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Report No. 91

1.7. Paramount need for preventive measures.-

At this stage, we should also state that while the detection, investigation and punishment of offences constituted by conduct leading to dowry deaths are certainly matters of importance, there is still greater need for focussing attention upon effective preventive legislation. To remove unhappiness in the family is beyond the province and capacity of the law. But the law can provide suitable legal remedies designed to avoid, or reduce the intensity of, the situations that are found to precipitate tragedies in the family. This is the least that the law owes to itself, where the tragedy is man-made.

The enthusiastic law reformer can think of measures that will make it easier for a suffering party to get out of a situation laden with danger-get out at a time when it is not yet too late to do so. In other words, the law reformer should ponder as to how the law can prevent the emergence of long and sustained states of intensive tension and unhappiness, at the very beginning while the situation is still under control. It is in this spirit that we have approached the problem and we, therefore, attach a very high value to the preventive measures that we are going to recommend in this Report.



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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