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Citedby 30 docs - [View All]
Annie Koshy vs State Of Andhra Pradesh And Anr. on 29 December, 1997
Ram Gopal vs Bhupinder Kumar & Anr on 19 January, 2011
Lajpat Rai Sehgal And Others vs The State on 11 February, 1983
Harikumar vs State Of Karnataka on 22 October, 1993
P.D.Sunil vs Anriya Koriya @ Sandra on 19 August, 2010

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Central Government Act
Section 8 in the Dowry Prohibition Act, 1961
1[8. Offences to be cognizable for certain purposes and to be 2[non-bailable] and non-compoundable.—
(1) The Code of Criminal Procedure, 1973 (2 of 1974), shall apply to offences under this Act as if they were cognizable offences—
(a) for the purposes of investigation of such offences; and
(b) for the purposes of matters other than—
(i) matters referred to in section 42 of that Code; and
(ii) the arrest of a person without a warrant or without an order of a Magistrate.
(2) Every offence under this Act shall be 3[non-bailable] and non-compoundable.]