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[Section 8B] [Complete Act]
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Central Government Act
Section 8B(2) in the Dowry Prohibition Act, 1961
(2) Every Dowry Prohibition Officer shall exercise and perform the following powers and functions, namely:—
(a) to see that the provisions of this Act are complied with;
(b) to prevent, as far as possible, the taking or abetting the taking of, or the demanding of, dowry;
(c) to collect such evidence as may be necessary for the prosecution of persons committing offences under the Act; and
(d) to perform such additional functions as may be assigned to him by the State Government, or as may be specified in the rules made under this Act.