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The Protection of Women from Domestic Violence Act, 2005


Chapter III Powers and Duties of Protection Officers, Service Providers, Etc.

4. Information to Protection Officer and exclusion of liability of informant.

1.     Any person who has reason to believe that an act of domestic violence has been, or is being, or is likely to be committed, may give information about it to the concerned Protection Officer.

2.     No liability, civil or criminal, shall be incurred by any person for giving in good faith of information for the purpose of sub-section (1).



The Protection of Women from Domestic Violence Act, 2005 Back




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