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Report No. 22

14. Clause 4(iv)-"Conditions of marriage"-age.-

We have received a number of suggestions as to the age of the bride and the bridegroom. One suggestion is, that the age should be 21 years for both the parties in accordance with the canon law. Another suggestion is, that it should be 25 years for the bridegroom, and 21 for the bride. A third suggestion is, that it should be 18 for the bride. It must be remembered in this connection that there is no uniformity in the marriage laws of several countries and this is due to differences in the local conditions.

In India, the age fixed for marriage in the other statutes is 18 for the bridegroom and 15 for the bride, and that is also the age adopted in the Child Marriage Restraint Act. In conformity with the other pieces of legislation bearing on this topic, and having regard to the conditions of this country, we consider that the age of marriage should be as proposed in the Bill.



Christian Marriage and Matrimonial Clauses Bill, 1961 Back




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