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Citedby 20 docs - [View All]
Harikumar vs State Of Karnataka on 22 October, 1993
Mr.Sanjay Dalmia vs Stare Rep. By on 10 August, 2006
State Of M.P. vs Ashok And Ors. on 24 December, 1992
Nirode Ranjan Acharjee vs State Of Tripura on 21 June, 2006
) Sh. Arun Kumar Jain vs State on 9 May, 2014

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Central Government Act
Section 8A in the Dowry Prohibition Act, 1961
1[8A. Burden of proof in certain cases.—Where any person is prosecuted for taking or abetting the taking of any dowry under section 3, or the demanding of dowry under section 4, the burden of proving that he had not committed an offence under these sections shall be on him.] 2[8A. Burden of proof in certain cases.—Where any person is prosecuted for taking or abetting the taking of any dowry under section 3, or the demanding of dowry under section 4, the burden of proving that he had not committed an offence under these sections shall be on him.]"