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Report No. 91

4.9. Recommendation-definition of "dowry".-

It is thus desirable that there should be inserted a self-contained definition of "dowry" which should be made applicable to all the provisions that may come to be enacted as a result of our recommendations (wherever those provisions contain the word "dowry"). We would recommend a definition somewhat in the following terms, for the purpose:-

"'dowry' means money, or other thing estimable in terms of money, demanded from the wife or her parents or other relatives by the husband or his parents or other relatives, where such a demand is not properly referable to any legally recognised claim and is relatable only to the wife's having married into the husband's family".



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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