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Foreign Marriage Act, 1969


THE FIRST SCHEDULE

(See section 5)

FORM OF NOTICE OF INTENDED MARRIAGE

To,

The Manager Officer

for............................

We hereby give you notice that a marriage under the Foreign Marriage Act, 1969 is intended to be solemnized between us within three months from the date hereof.

 

Name and Fatherís Name

Condition

Occupation

Date of birth

Dwelling Place

Permanent dwelling place and present dwelling place if not permanent

Length of residence in the present dwelling place

A.B.

Unmarried

 

 

 

 

 

 

Widower

 

 

 

 

 

 

Divorcee

 

 

 

 

 

C.D.

Unmarried

 

 

 

 

 

 

Widow

 

 

 

 

 

 

Divorcee

 

 

 

 

 

Witness our hands, this.........................day of............. 19.........................

Sd.A.B
Sd.C.D



Foreign Marriage Act, 1969 Back




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