Immoral Traffic (Prevention) Act, 1956


Section
Section Title
  Preliminary
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  2A Rule of construction regarding enactments not extending to Jammu and Kashmir. View Judgements
  3 Punishment for keeping a brothel or allowing premises to be used as a brothel. View Judgements
  4 Punishment for living on the earnings of prostitution. View Judgements
  5 Procuring, inducing or taking person for the sake of prostitution. View Judgements
  6 Detaining a person in premises where prostitution is carried on. View Judgements
  7 Prostitution in or in the vicinity of public place. View Judgements
  8 Seducing or soliciting for purpose of prostitution. View Judgements
  9 Seduction of a person in custody. View Judgements
  10 Omitted. View Judgements
  10A Detention in a corrective institutional. View Judgements
  11 Notification of address of previously convicted offenders. View Judgements
  12 Omitted View Judgements
  13 Special police officer and advisory body. View Judgements
  14 Offences to be cognizable. View Judgements
  15 Search without warrant. View Judgements
  16 Rescue of person. View Judgements
  17 Intermediate custody, of persons removed under Section 15 or rescued under Section 16. View Judgements
  17A Conditions to Be Observed Before Placing Persons Rescued Under Section 16 To Parents Or Guardians. View Judgements
  18 Closure of brothel and eviction of offenders from the premises. View Judgements
  19 Application for being kept in a protective home or provided care and protection by court, View Judgements
  20 Removal of prostitute from any place. View Judgements
  21 Protective homes. View Judgements
  21A Production of records. View Judgements
  22 Trials. View Judgements
  22A Power to establish special Courts. View Judgements
  22AA Power of Central Government to establish special courts. View Judgements
  22B Power of court to try cases summarily. View Judgements
  23 Power to make rules. View Judgements
  24 Act not to be in derogation of certain other Acts. View Judgements
  25 Repeal and savings. View Judgements
  26 THE SCHEDULE View Judgements



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