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Citedby 3 docs
Ajita David vs State By on 29 June, 2009
Yogesh Chhibbar vs State Of U.P. on 6 December, 1999
M. Khader Vali vs S. Hayat And Ors. on 14 November, 1995

[Section 7(1)(b)] [Section 7(1)] [Section 7] [Complete Act]
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Central Government Act
Section 7(1)(b)(ii) in the Dowry Prohibition Act, 1961
(ii) a complaint by the person aggrieved by the offence or a parent or other relative of such person, or by any recognized welfare institution or organisation;