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Report No. 22

20. Clause 6(a)-Who may solemnize marriages-Ministers of recognised Churches.-

Coming to clause 6(a), it has been suggested that some authority in a recognised Church should have the duty of informing the State Government of the names of Ministers entitled to perform the marriage. At one stage we were of the view that such a provision would be useful to the Registrar-General in checking up the marriage records, and a suitable clause to that effect was inserted in the Bill originally circulated for comments1 before preparation of our previous Report. However, after evidence was taken, we came to the conclusion that, having regard to the large number of Ministers functioning all over the country, the provision would be unworkable and, accordingly, we dropped it. We do not see any necessity for restoring it.

1. Clause 75 of the Bill which was circulated for opinion before preparing the 15th Report made such a provision. It ran as follows:-

"The prescribed authority of every Church entered in the Second Schedule shall send to the Central Government at the prescribed intervals a list of its functionaries authorised to solemnise marriages under this Act and the churches or chapels where they are authorised to solemnise such marriages."



Christian Marriage and Matrimonial Clauses Bill, 1961 Back




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