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Indian Christian Marriage Act, 1872


34. Certificate to be forwarded to Marriage Registrar, copied, and sent to Registrar General

The person solemnizing the marriage shall forthwith separate the certificate from the marriage-register-book and send it, within one month from the time of the solemnization, to the Marriage Registrar of the district in which the marriage was solemnized, or, if there be more Marriage Registrars than one, to the Senior Marriage Registrar, who shall cause such certificate to be copied into a book to be kept by him for that purpose, and shall send all the certificates which he has received during the month, with such number and signature or initials added thereto as are hereinafter required, to the 23[Registrar General of Births, Deaths and Marriages].



Indian Christian Marriage Act, 1872 Back




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