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Indian Christian Marriage Act, 1872


38. Notice of intended marriage before Marriage Registrar

When a marriage is intended to be solemnized by, or in the presence of, a Marriage Registrar, one of the parties to such marriage shall give notice in writing, in he form contained in the First Schedule hereto annexed, or to the like effect, to any Marriage Registrar of the district within which the parties have dwelt, or, if the parties dwell in different districts, shall give the like notice to a Marriage Registrar of each district, and shall state therein the name and surname, and the profession or condition, of each of the parties intending, marriage, the dwelling-place of each of them, the time during which each has dwelt therein, and the place of which the marriage is to be solemnized :

 

Provided that, if either party has dwelt in the place stated in the notice for more than one month, it may be stated therein that he or she has dwelt there one month and upwards



Indian Christian Marriage Act, 1872 Back




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