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Registered Marriage


Certificate of Marriage

After the marriage has been solemnized the Marriage Officer shall enter a certificate in the Marriage Certificate Book and this shall be signed by the parties to the marriage and the three witnesses and this shall be conclusive evidence of the marriage.

Cosequences of Marriage Under This Act

Effect of Marriage on Member of Undivided Family

Where any member of an undivided family who professes the Hindu, Bddhist, Sikh or Jaina religion marries a non- Hindu under this Act, he shall be severed from such family. However if two persons who are Hindus get married under this Act no such severence takes place.

Succession to Property of Parties Married Under this Act

Nonwithstanding anything contained in the Indian Succession Act, 1925 with respect to its application to members of certain communities, succession to the property of any person whose marriage is solemnized under this Act and to the property of the issue of such marriage shall be regulated by the provisions of the Indian Succession Act. However if two persons who are Hindus get married under this Act the above provision does not apply and they are governed by the Hindu Succession Act.



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