AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Indian Christian Marriage Act, 1872


72. Issuing certificate after expiry of notice, or, in case of minor, within fourteen days after notice, or against authorized prohibition

Any Marriage Registrar Knowingly and willfully issuing any certificate for marriage after the expiration of 40[two months] after the notice has been entered by him as aforesaid, or knowingly and willfully issuing, without the order of a competent Courts authorizing him so to do, any certificate for marriage, where one of the parties intending marriage is a minor, before the expiration of fourteen days after the entry of such notice, or any certificate the issue of which has been forbidden as aforesaid by any person authorized in this behalf, shall be deemed to have committed an offence under section 166 of the Indian Penal Code.



Indian Christian Marriage Act, 1872 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys