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Report No. 91

2.5. Utility.-

Incidentally, it may be pointed out that the utility of such a provision lies in this. The case becomes one in which the need for investigation by the police or an inquest by the Magistrate into the cause of death becomes strong.



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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