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

Registered Marriage


Declaration by Parties and Witnesses

Before the marriage is solemnized the parties and three witnesses shall sign a declaration in the form give below, and the declaration shall be counter signed by the Marriage Officer.

 

DECLARATION MADE BY THE BRIDEGROOM

I, _________hereby declare as follows;

I am at the present unmarried (or a widower or a divorcee, as the case may be)

I have completed _______ years of age.

I am not related to ________(the bride) within the degrees of prohibited relationship.

I am aware that, if any statement in this declaration is false, and if in making such statement I either know or believe it to be false or do not believe it to true, I am liable to imprisonment and also to fine.

SIGNED__________
(BRIDEGROOM)

Declaration Made by the Bride  

I, _________hereby declare as follows;  

  5. I am at the present unmarried (or a widower or a divorcee, as the case may be)

  6. I have completed_______years of age.

  7. I am not related to ________(the bridegroom) within the degrees of prohibited relationship.

  8. I am aware that, if any statement in this declaration is false, and if in making such       statement I either know or believe it to be false or do not believe it to true, I am       liable to imprisonment and also to fine.

SIGNED__________
(BRIDE) <

          Signed in our presence by the abovenamd ________ and __________ . So far as we are aware there is no lawful impediment to the marriage.

WITNESSES

SIGNED____

SIGNED____

SIGNED____

COUNTERSIGNED

MARRIAGE OFFICER

Dated:___day of ________200

 

Place and Form of Solemnization

The marriage maybe solemnized at the office of the Marriage Officer, or at such place within reasonable distance, as the parties may desire, upon payment of such additional fees as may be prescribed.

          The marriage may be solemnized in a form, which the parties may choose to adopt.

          However, No marriage is complete and binding unless each party says to the other in the presence of the Marriage Officer and the three witnesses in any language understood by the parties, I_______take thee________to be my lawful wife (or husband )



Registered Marriage 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