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Dowry Prohibition Act, 1961


8-A. Burden Of Proof In Certain Cases.-

Where any person is prosecuted for taking or abetting the taking of any dowry under Sec. 4, or the demanding of dowry under Sec. 4, the burden of proving that he has not committed an offence under those sections shall be on him. 



Dowry Prohibition Act, 1961 Back




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