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Report No. 91

4.7. Present law if adequate.-

We may also state here that persistent and oppressive demands for dowry, if they can be proved to have affected the wife's mental health, may even now amount to cruelty. But we would prefer a specific provision1 on the subject in order to avoid all controversy and the need to prove damage or likelihood of damage to health.

1. Para. 4.4, 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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