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Report No. 22

27. Clause 20-Solemnization of marriage by licensed Minister.-

Clause 20 provides for a licensed Minister solemnising marriage according to such form or ceremony as obtains in the Church to which the licensed Minister belongs. It has been suggested, that this provision would create difficulties, where the marriage takes place between a Catholic and a non-Catholic, or between a Christian and a non-Christian, and that as the marriage in the above cases is not sacramental, the parties should be free to choose the form of marriage. We agree that marriage between a Christian and a non-Christian is not sacramental, and that is why we have excluded it from the operation of this Bill.

As for marriage between a Catholic and a non-Catholic Christian, we do not agree that it is not sacramental. For the sake of uniformity and clarity, it would be advantageous to provide that the marriage must be performed in accordance with the rules of the Church to which the Minister belongs. This will make for uniformity and simplification, and we do not consider that it is likely to cause inconvenience.



Christian Marriage and Matrimonial Clauses Bill, 1961 Back




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