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Report No. 91

1.6. Importance of a consideration of the subject.-

There are some of the important pros and cons that we have kept before ourselves in formulating our recommendations on the subject. All the same, the matter with which this Report is concerned is so important from the point of view of social justice and so vital to the vindication of human dignity and the protection of members of the society, that the time and labour devoted to an examination of the relevant legal aspects requiring urgent attention may not be considered ill-spent.



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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