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Dowry Prohibition Act, 1961


8. Offences To Be Cognizable For Certain Purposes And To Be Non-Bailable And Non-Compoundable.-

(l) The Code of Criminal Procedure, 1973 (2 of 1974), shall apply to offences under this Act as if they were cognizable offences-

(a) for the purposes of investigation of such offences, and

(b) for the purpose of matters other than-

(i) matters referred to in Sec. 42 of that Code, and

(ii) the arrest of a person without a warrant or without an order of a Magistrate.

(2) Every offence under this Act shall be non-bailable and non-compoundable. 



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