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Citedby 1 docs
Shri Milap Choraria vs Central Board Of Direct Taxes on 15 June, 2009

[Section 8] [Complete Act]
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Central Government Act
Section 8(1) in the Dowry Prohibition Act, 1961
(1) The Code of Criminal Procedure, 1973 (2 of 1974), shall apply to offences under this Act as if they were cognizable offences—
(a) for the purposes of investigation of such offences; and
(b) for the purposes of matters other than—
(i) matters referred to in section 42 of that Code; and
(ii) the arrest of a person without a warrant or without an order of a Magistrate.