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Citedby 8 docs - [View All]
Rajayyan vs State Of Kerala & Anr on 3 March, 1998
Shamnsaheb M.Multtani vs State Of Karnataka on 24 January, 2001
Sunil Dutt Sharma vs State (Govt.Of Nct Of Delhi) on 8 October, 2013
Panchanand Mandal @ Pachan Mandal ... vs State Of Jharkhand on 4 October, 2013
Girajo Devi & Ors. vs State (Delhi Admn.) on 26 March, 2010

[Section 304B] [Complete Act]
Central Government Act
Section 304B(1) in The Indian Penal Code
(1) Where the death of a woman is caused by any burns or bodily injury or occurs otherwise than under normal circumstances within seven years of her marriage and it is shown that soon before her death she was subjected to cruelty or har­assment by her husband or any relative of her husband for, or in connection with, any demand for dowry, such death shall be called “dowry death”, and such husband or relative shall be deemed to have caused her death. Explanation.—For the purpose of this sub-section, “dowry” shall have the same meaning as in section 2 of the Dowry Prohibition Act, 1961 (28 of 1961).