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Central Government Act
Section 10(2) in the Dowry Prohibition Act, 1961
(2) In particular, and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:—
(a) the additional functions to be performed by the Dowry Prohibition Officers under sub-section (2) of section 8B;
(b) limitations and conditions subject to which a Dowry Prohibition Officer may exercise his functions under sub-section (3) of section 8B.