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Obtain Marriage Certificate: Maharashtra

Procedure

Different types of marriage registration are done.

         Court marriage ? The bride-to-be and the bridegroom-to-be will fill up the forms at the office of the Registrar of Marriage and provide Ration Cards in original for verification of address. After 30 days the marriage is solemnised in the Registrar's office in the presence of two witnesses. After that, the certificate will be issued.

         Registration of marriages already solemnised in society as per religious ceremonies - In this category, after the marriage is solemnised in the community, the bride and the bridegroom can register their marriage in the Registrar's Office by filling the necessary form in the presence of 2 witnesses. The invitation card and Registration certificate issued by the community center is given as evidence. For identification purpose, the Ration Card in original is to be shown.


Marriage Certificate


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