Suppression of Immoral Traffic in Women and Girls Act, 1956


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  2A Rule of construction regarding enactments not extending to Jammu and Kashmir1 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 woman or girl for the sake of prostitution View Judgements
  6 Detaining a woman or girl in premises where prostitution is carried on View Judgements
  7 Prostitution in or in the vicinity of public places View Judgements
  8 Seducing or soliciting for purpose of prostitution View Judgements
  9 Seduction of a woman or girl in custody View Judgements
  10 Release on probation of good conduct or after due admonition View Judgements
  11 Notification of address of previously convicted offenders View Judgements
  12 Security for good behaviour from habitual offenders 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 woman or girl1 View Judgements
  17 [Intermediate custody of girls removed under section 15 or rescued under section 161 View Judgements
  18 Closure of brothel and eviction of offender from the premises View Judgements
  19 [Application for being kept in a protective home or provided care and protection by court.-1 View Judgements
  20 Removal of prostitute from any place View Judgements
  21 Amendment of section 21 View Judgements
  22 Trials View Judgements
  22A [Power to establish special Courts1 View Judgements
  22AA [ Power of Central Government to establish special courts1 View Judgements
  22B [Power of court to try cases summarily-Notwithstanding anything contained in the Code of Criminal Procedure, 1973 (2 of 1974.)1 View Judgements
  23 Powers to make rules View Judgements
  24 Act not to be in derogation of certain other Acts View Judgements
  25 Repeal and Savings View Judgements



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