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Foreign Marriage Act, 1969


7.Publication of notice.-

Where a notice under section 5 is given to the Marriage Officer, he shall cause it to be published--------

(a) in his own office, by affixing a copy thereof to a conspicuous place, and

(b) in India and in the country or countries in which the parties are ordinarily resident, in the prescribed manner.



Foreign Marriage Act, 1969 Back




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