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Indian Christian Marriage Act, 1872


43. Petition to High Court to order certificate in less than fourteen days

When one of the parties intending marriage is a minor, and both such parties are at the time resident in any of the towns of Calcutta, Madras and Bombay, and are desirous of being married in less than fourteen days after the entry of each notice as aforesaid, they may apply by petition to a Judge of the High Court, for an order upon the Marriage Registrar to whom the notice of marriage has been given, directing him to issue his certificate before the expiration of the said fourteen days required by section 41.

Order on petition

And on sufficient cause being shown, the said Judge may, in his discretion, make an order upon such Marriage Registrar, directing him to issue his certificate at any time to be mentioned in the said order before the expiration of the fourteen days so required.

 

And the said Marriage Registrar, on receipt of the said order, shall issue his certificate in accordance therewith.



Indian Christian Marriage Act, 1872 Back




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