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Report No. 91

Dowry Deaths and Law Reform: Amending The Hindu Marriage Act, 1955, The Indian Penal Code, 1860 and the Indian Evidence Act, 1872

Chapter 1

Introductory

1.1. Dowry deaths.-

The last few months have witnessed an alarming increase in the number of cases in which married women die in circumstances which, to say the least, are highly suspicious. In the popular mind, these deaths have come to be associated with dowry, which is why, in popular parlance, they have come to be called 'dowry-deaths'. As the victim is often a young (and a recently married) woman, the phrase "bride-burning" has also come in vogue.



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