Supreme Court Allows Operation of Dance Bars in Maharashtra

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The Supreme Court has in it’s recent order held that there cannot be a blanket ban on operation of dance bars in Maharashtra. The Supreme Court’s verdict came in response to a batch of petitions instituted by “Bharatiya Bargirls Union” against Maharashtra Prohibition of Obscene Dance in Hotels, Restaurants and Bar Rooms and Protection of Dignity of Women (working therein) Act, 2016 on the ground that the same is violative of their right to earn a livelihood.

The Act which came into effect in April, 2016 prohibits obscene dance in hotels, restaurants, bar rooms and other establishments in the State of Maharashtra. Reportedly, the Supreme Court has also relaxed the strict conditions for obtaining a bar license in Maharashtra.