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Citedby 4 docs
Yogesh Chhibbar vs State Of U.P. on 6 December, 1999
Baikunthanath Jena vs The State Of Orissa And Anr on 23 November, 1989
Baikunthanath Jena vs State Of Orissa And Anr. on 23 December, 1989
Malreddy Ramachandra Reddy vs C. Vanaja Reddy And Ors. on 16 April, 2003

[Section 7(1)] [Section 7] [Complete Act]
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Central Government Act
Section 7(1)(b) in the Dowry Prohibition Act, 1961
(b) no Court shall take cognizance of an offence under this Act except upon—
(i) its own knowledge or a police report of the facts which constitute such offence, or
(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;