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The Foreign Marriage Act, 1969

(Act no. 33 of 1969)

Contents       

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title 

2

Definitions

3

Marriages Officers

Chapter II

Solemnization of Foreign Marriages

4

Conditions relating to solemnization of foreign countries

5

Notice of intended marriage

6

Marriage Notice Books

7

Publication of notice

8

Objection to marriage

9

Solemnization of marriage where no objection made

10

Procedure on receipt of objection

11

Marriage not to be in contravention of local laws

12

Declaration by parties and witnesses

13

Place and form of solemnization

14

Certificate of marriage

15

Validity of foreign marriages of India

16

New notice when marriage not solemnized within six months

Chapter III

Registration of Foreign Marriages solemnized under other laws.

17

Registration of foreign marriages

Chapter IV      

Matrimonial Relief in respect of Foreign Marriage.

18

Matrimonial relief to be under special marriage Act, 1954

Chapter V

Penalties.

19

Punishment for bigamy

20

Punishment of contravention of certain other conditions for marriage

21

Punishment for false declaration

22

Punishment for wrongful action of Marriage Officer

Chapter VI

Miscellaneous

23

Recognition of marriages solemnized under law of other countries

24

Certification of documents of marriages solemnized in accordance with local law in a foreign country

25

Certified copy of entries to be evidence

26

Correction of errors

27

Act not validity of marriages outside it

28

Power to make rules

29

Amendment of Act 43 of 1954

30

Repeal

Schedules     

Schedule 1

Form of Notice of intended marriage

Schedule 2

Declaration to be made by the bridegroom

Schedule 3

Form of certificate of marriage

Preamble

No.33 OF 1969

[31st August, 1969]

An Act to make provision relating to marriages of citizens of India outside India.

BE it enacted by Parliament In the Twentieth Year of the Republic of India as follows



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