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Indian Christian Marriage Act, 1872


52. When marriage not had within two months after notice, new notice required

Whenever a marriage is not solemnized within two months after the copy of the notice has been entered by the Marriage Registrar, as required by section 40, the notice and the certificate, if any, issued thereupon, and all other proceedings thereupon, shall be void ;

 

and no person shall proceed to solemnize the marriage, not shall any Marriage Registrar enter the same, until new notice has been given, and entry made, and certificate thereof given, at the time and in the manner aforesaid.



Indian Christian Marriage Act, 1872 Back




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