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Indian Christian Marriage Act, 1872


81. Certificates of certain marriages to be sent to Central Government

The Registrar General of Births, Deaths and Marriages 44[***] shall, at the end of every quarter in each year, select, from the certificates of marriages forwarded to 45[him], during such quarter, the certificates of the marriages of which 46[the Government by whom he was appointed] may desire that evidence shall be transmitted to England, and shall send the same certificates, signed by 47[him] to the 48[Central Government].]



Indian Christian Marriage Act, 1872 Back




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