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Indian Christian Marriage Act, 1872


15. Sending copy of notice to Marriage Registrar when one party is a minor

When one of the persons intending marriage is a minor, every Minister receiving such notice shall, unless within twenty-four hours after its receipt he returns the same under the provisions of section 13, send by the post or otherwise a copy of such notice to the Marriage Registrar of the district, or, if there be more than one Registrar of such district, to the Senior Marriage Registrar.



Indian Christian Marriage Act, 1872 Back




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