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Dowry Prohibition Act, 1961


2. Definition of ‘dowry’.-

In this Act, "dowry" means any property or valuable security given or agreed to be given either directly or indirectly.

1. By one party to a marriage to the other party to the marriage, or

2. By the parent of either party to a marriage or by any other person, , to either party to the marriage or to any other person,

At or before [(Note: Subs. by Act 43 of 1986, sec.2) or any time after the marriage] [(Note: Subs. by Act 63 of 1984, sec.2) in connection with the marriage of the said parties, but does not include] dower or mahr in the case or persons to whom the Muslim Personal Law (Shariat) applied.

(Note: Explanation I omitted by act 63 of 1984, sec.2).

Explanation II- The expression "valuable security" has the same meaning as in section 30 of the Indian Penal Code (45 of 1860).

Comment: “…even if the demand is long after the marriage the same could constitute dowry, if other requirements of the section are satisfied.” : State of H.P v. Nikku Ram, AIR 1996 SUPREME COURT 67



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