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Report No. 91

2.4. Recommendation to amend the Evidence Act.-

On an examination of the several aspects of the matter, we have come to the conclusion, and we recommend, that a presumption on the following lines should be inserted in the Indian Evidence Act, 1872:-

"Where-

(a) a married woman dies, within five years of her marriage, of burns or injuries sustained in the house in which she and her husband were residing together immediately before her death, or from other cause of a similar nature, and

(b) the death takes place behind closed doors, it may be presumed that the death was not accidental."



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




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