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Central Government Act
Section 6(1)(c) in the Dowry Prohibition Act, 1961
(c) if the dowry was received when the woman was a minor, within 1[three months] after she has attained the age of eighteen years, and pending such transfer, shall hold it in trust for the benefit of the woman. 2[(2) If any person fails to transfer any property as required by sub-section (1) within the time limit specified therefor, 3[or as required by sub-section (3),] he shall be punishable with imprisonment for a term which shall not be less than six months, but which may extend to two years or with fine 4[which shall not be less than five thousand rupees, but which may extend to ten thousand rupees] or with both.] 1[(2) If any person fails to transfer any property as required by sub-section (1) within the time limit specified therefor, 2[or as required by sub-section (3),] he shall be punishable with imprisonment for a term which shall not be less than six months, but which may extend to two years or with fine 3[which shall not be less than five thousand rupees, but which may extend to ten thousand rupees] or with both.]"