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Indian Christian Marriage Act, 1872


57. Registrars to ascertain that notice and certificate are understood by Indian Christians

When any 13[Indian] Christian about to be married gives a notice of marriage, or applies for a certificate from a Marriage Registrar, such Marriage Registrar shall ascertain whether the said 13[Indian] Christian understands the English language, and, if he does not, the Marriage Registrar shall translate, or cause to be translated, such notice or certificate, or both of them, as the case may be, to such 13[Indian] Christian into a language which he understands;

 

or the Marriage Registrar shall otherwise ascertain whether the 13[Indian] Christian is cognizant of the purport and effect of the said notice and certificate.



Indian Christian Marriage Act, 1872 Back




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