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Dowry


Remedies Available

Giving, taking and demanding dowry is a criminal offence under the Dowry Protection Act and the Indian Penal Code. Under the Dowry Prohibition Act only Metropolitan Magistrate or the Magistrate of the first class is competent to try these offences

A Complaint may be made in the following manner:

  1. A complaint may be filed in the court of the Metropolitan Magistrate or the Magistrate of the first class by the following

    1. The person aggrieved of the offence

    2. A parent or

    3. Other relation of such person or

    4. By a recognized welfare institute or organization

  2. A complaint may be filed by the above mentioned persons in the police station or in the crime against women Cell who then make an investigation in the matter and report the facts to court which then takes cognizance of the matter. (Cognizance means notice or knowledge upon which a judge is bound to act)

  3. The Metropolitan Magistrate or the Magistrate of the

    Family Courts:

    The purpose and aim of establishing the Family Courts is to protect and preserve the institution of marriage and to promote the welfare of children and provide for settlement of disputes by conciliation. The Family Courts Act extends to the whole of India except Jammu and Kashmir.

    Every State Government after consultation with the High Court establishes in every area in the state, a Family Court. One or more judges head it and preference is given to women judges.



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