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[Section 7(1)] [Section 7] [Complete Act]
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Central Government Act
Section 7(1)(c) in the Dowry Prohibition Act, 1961
(c) it shall be lawful for a Metropolitan Magistrate or a Judicial Magistrate of the first class to pass any sentence authorised by this Act on any person convicted of an offence under this Act. Explanation.—For the purposes of this sub-section, “recognized welfare institution or organisation” means a social welfare institution or organisation recognized in this behalf by the Central or State Government.