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Foreign Marriage Act, 1969


2.Definitions.-

In this Act, unless the context otherwise requires, ---

(a) "degrees of prohibited relationship" shall have same meaning as in the Special Marriage Act, 1954 (43 of 1954);

(b) "district", in relation to a Marriage Officer, means the area within which the duties of his office are to be discharged ;

(c) "foreign country" means a country or place outside India, and includes a shop which is for the time belong in the territorial waters of such a country or place ;

(d) "Marriage Officer" means a person appointed under section 3 to be a Marriage Officer;

(e) "Official house" , in relation to a Marriage Officer, means ---

(i) the official house of residence of the officer ;

(ii) the office in which the business of the officer is transacted ;

(iii) a prescribed place ; and

(f) "prescribed" means prescribed by rules made under this Act.



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