Main Search Premium Members Advanced Search Disclaimer
Citedby 5 docs
Kulbir Singh & Ors. vs State & Anr. on 19 April, 2012
Raj Kaur And Another vs Bahadur Singh on 7 September, 2012
Rajeev And Ors. vs Ram Kishan Jaiswal And Anr. on 9 November, 1992
Pirthi Chand And Ors. vs Des Raj Bansal on 24 May, 1990
5 Whether It Is To Be Circulated To ... vs The Present Misc.Civil ... on 20 August, 2014

[Section 6] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 6(3) in the Dowry Prohibition Act, 1961
(3) Where the woman entitled to any property under sub-section (1) dies before receiving it, the heirs of the woman shall be entitled to claim it from the person holding it for the time being: 3[Provided that where such woman dies within seven years of her marriage, otherwise than due to natural causes, such property shall,— 2[Provided that where such woman dies within seven years of her marriage, otherwise than due to natural causes, such property shall,—"
(a) if she has no children, be transferred to her parents; or
(b) if she has children, be transferred to such children and pending such transfer, be held in trust for such children.] 5[(3A) Where a person convicted under sub-section (2) for failure to transfer any property as required by sub-section (1) 3[or sub-section (3)] has not, before his conviction under that sub-section, transferred such property to the woman entitled thereto or, as the case may be, 6[her heirs, parents or children] the Court shall, in addition to awarding punishment under that sub-section, direct, by order in writing, that such person shall transfer the property to such woman or, as the case may be, 6[her heirs, parents or children] within such period as may be specified in the order, and if such person fails to comply with the direction within the period so specified, an amount equal to the value of the property may be recovered from him as if it were a fine imposed by such Court and paid to such woman or, as the case may be, 6[her heirs, parents or children]. 4[(3A) Where a person convicted under sub-section (2) for failure to transfer any property as required by sub-section (1) 2[or sub-section (3)] has not, before his conviction under that sub-section, transferred such property to the woman entitled thereto or, as the case may be, 5[her heirs, parents or children] the Court shall, in addition to awarding punishment under that sub-section, direct, by order in writing, that such person shall transfer the property to such woman or, as the case may be, 5[her heirs, parents or children] within such period as may be specified in the order, and if such person fails to comply with the direction within the period so specified, an amount equal to the value of the property may be recovered from him as if it were a fine imposed by such Court and paid to such woman or, as the case may be, 5[her heirs, parents or children]."