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Indian Christian Marriage Act, 1872


30. Registration and returns of marriages solemnized by Clergymen of Church of Rome

Every marriage solemnized by a Clergyman of the Church of Rome shall be registered by the person and according to the form directed in that behalf by the Roman Catholic Bishop of the Diocese or Vicariate in which such marriage is solemnized, And such person shall forward quarterly to the 23[Registrar General of Births, Deaths and Marriages] returns of the entries of all marriages registered by him during the three months next preceding.



Indian Christian Marriage Act, 1872 Back




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