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Constituent Assembly Debates On 3 December, 1948
Constituent Assembly Debates On 20 August, 1949 Part I
Constituent Assembly Debates On 2 December, 1948 Part Ii
Constituent Assembly Debates On 9 December, 1948
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[Constitution]
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Central Government Act
Article 23 in The Constitution Of India 1949
23. Prohibition of traffic in human beings and forced labour
(1) Traffic in human beings and begar and other similar forms of forced labour are prohibited and any contravention of this provision shall be an offence punishable in accordance with law
(2) Nothing in this article shall prevent the State from imposing compulsory service for public purpose, and in imposing such service the State shall not make any discrimination on grounds only of religion, race, caste or class or any of them