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Citedby 1 docs
Anurag Bajpai vs Smt.Indira Bajpai on 2 September, 2013

[Section 10] [Complete Act]
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Central Government Act
Section 10(1) in the Dowry Prohibition Act, 1961
(1) The State Government may, by notification in the Official Gazette, make rules for carrying out the purposes of this Act. 3[10. Power of State Government to make rules.—(1) The State Government may, by notification in the Official Gazette, make rules for carrying out the purposes of this Act."