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Report No. 91

2.9. Seventh factual component-locale.-

The seventh factual component of dowry death mentioned above1 relates to the locale of death. A dowry death always takes place within closed doors. Obviously this renders difficult the detection of the cause of death. Proof of the cause of death is thus rendered an ardnous task because of scanty available evidence. It appears to us that a legal presumption as to the cause of death, if otherwise justifiable on rational grounds, may help in this respect. This aspect thus fortifies the reasons given above in support of inserting certain presumptions where there is a dowry death.2

1. Para. 2.1, supra.

2. Paras. 2.4, 2.6 and 2.7, supra.



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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