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Citedby 3 docs
Lajpat Rai Sehgal And Others vs The State on 11 February, 1983
Centre For Enquiry Into Health And ... vs Union Of India & Others on 10 September, 2003
Jarari Shams @ Nikki vs State Of Bihar & Ors on 11 August, 2011

[Section 7] [Complete Act]
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Central Government Act
Section 7(2) in the Dowry Prohibition Act, 1961
(2) Nothing in Chapter XXXVI of the Code of Criminal Procedure, 1973 (2 of 1974) shall apply to any offence punishable under this Act.] 2[(3) Notwithstanding anything contained in any law for the time being in force a statement made by the person aggrieved by the offence shall not subject such person to a prosecution under this Act.] 2[(3) Notwithstanding anything contained in any law for the time being in force a statement made by the person aggrieved by the offence shall not subject such person to a prosecution under this Act.]"