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Births, Deaths and Marriages Registration Act, 1886

[Act No. 6 of 1886 dated 8th. March, 1886]1

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title and commencement

2

Extent

3

Definitions

4

Saving of local laws

5

Power exercisable from time to time

Chapter II

General Registry Offices Of Births. Deaths And Marriages

6

Establishment of general registry offices and appointment of registrars General

7

Indexes to be kept at general registry office

8

Indexes to be open to inspection

9

Copies of entries to be admissible in evidence

10

Superintendence of Registrars by Registrar General

Chapter III

Registration Of Births And Deaths

11

Persons whose births and deaths are registrable

12

Power for State Government to appoint Registrars for its territories Section 13 repealed by the A. O. 1950

14

Registrar to be deemed a public servant

15

[repealed by the A. O. 1937]

16

Office and attendance of Registrar

17

Absence of registrar or vacancy in his office

18

Register books to be supplied and preservation of records to be provided for

19

Duty of Registrar to register births and deaths of which notice is given

20

Persons authorized to give notice of birth

21

Persons authorized to give notice of death

22

Entry of birth or death to be signed by person giving notice

23

Grant of certificate of registration of birth or death

24

Duty of Registrars as to sending certified copies of entries in register books to Registrar General

25

Search and copies of entries in register books

26

Exceptional provision for registration of certain births and deaths

27

Penalty for willfully giving false information

28

Correction of entry in register of births or deaths

Chapter IV

Amendment of Marriage Acts Repealed By The Repealing Act, 1938 (1 Of 1938)

Chapter V

Special Provisions As To Certain Existing Registers

32

Permission to persons having custody of certain records to send them within one year to Registrar General

33

Appointment of Commissioners to examine registers

34

Duties of Commissioners Appointment of Commissioners to examine registers

35

Searches of lists prepared by Commissioners and grant of certified copies of entries

35A

Constitution of additional commissions for purposes of this Chapter

Chapter VI

Rules

36

Rules

37

[repealed by the Births, Deaths and Marriages Registration Amendment Act, 1911]

An Act to provide for the voluntary registration of certain births and deaths, for the establishment of General Registry Offices for keeping registers of certain births, deaths and marriages, and for certain other purposes.

Whereas it is expedient to provide for the voluntary registration of births and deaths among certain classes of persons, for the more effectual registration of those births and deaths and of the marriages registered under Act 3 of 1872 or the Indian Christian Marriage Act, 1872 (15 of 1872), and of certain marriages registered under the Parsi Marriage and Divorce Act, 18653 (15 of 1865), and for the establishment of general registry offices for keeping registers of those births, deaths and marriages;

And Whereas it is also expedient to provide for the authentication and custody of certain existing registers made otherwise than in the performance of a duty specially enjoined by the law of the country in which the registers were kept, and to declare that copies of the entries in those registers shall be admissible in evidence;

It is hereby enacted as follows:-

Comment: This Act was enacted for establishing a system of voluntary registration of births and deaths for such classes of the community as would be likely to avail themselves of such registration, to establish registration offices and to provide evidentiary rules.



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