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Report No. 91

4.6. Other matrimonial enactments whether to be amended.-

We have, in the above paragraph, concentrated on the Hindu Marriage Act. There may be no objection in principle to making such a provision in the other matrimonial enactments also, which govern the marital relationship among members of other communities. However, a firm decision in that respect may have to be preceded by some study of the question whether, in other communities also, "dowry deaths" present a substantial problem. The Dowry Prohibition Act, 1961, no doubt, applies to all marriages, whatever be the religion of the parties. But the subject with which this Report is concerned is not the regulation of the practice of giving or taking dowry at or in connection with marriage,1 but the peculiar phenomenon of death as a result of the desire to extract dowry after marriage. Whether this phenomenon exists in other communities may have to be first ascertained, before taking a firm decision to amend enactments other than the Hindu Marriage Act on the point under discussion.

1. See also para. 4.8, infra.



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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