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Citedby 8 docs - [View All]
Seariah Varghese vs Varghese Marykutty And Ors. on 6 December, 1991
Smt. Reshima Rani vs Ravinder Pahwa And Ors. on 16 July, 1985
Smt. G. Renuka vs M. Papa Rao on 31 March, 1994
Gursharan Singh vs Smt. Gursharan Kaur on 27 March, 1989
Pritam Singh And Ors. vs State Of Delhi And Anr. on 19 March, 1999

[Section 6] [Complete Act]
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Central Government Act
Section 6(1) in the Dowry Prohibition Act, 1961
(1) Where any dowry is received by any person other than the woman in connection with whose marriage it is given, that person shall transfer it to the woman— —(1) Where any dowry is received by any person other than the woman in connection with whose marriage it is given, that person shall transfer it to the woman—"
(a) if the dowry was received before marriage, within 1[three months] after the date of marriage; or
(b) if the dowry was received at the time of or after the marriage, within 1[three months] after the date of its receipt; or
(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.]"