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Report No. 91

Chapter 5

Conclusion, and Summary of Recommendations

5.1. Conclusion.-

Finally, by way of conclusion, let us state that the recommendations made above would not put an end to "dowry deaths". The root causes of this phenomenon lie much deeper than is generally realised. The law and its apparatus cannot put an end to human avarice, snobbery and desire to make a show of wealth. If happiness comes to be measured by some sections of society in terms of money only, the law can hardly provide a cure for it. The recommendations made above are intended primarily:-

(i) to introduce certain legal reforms that will facilitate the taking of timely steps to avoid future precipitate developments; and

(ii) to strengthen certain other parts of the law, concerned with the detection of the causes of dowry deaths and the institution of criminal proceedings.



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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