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Report No. 22

6. Clause 7-Recognition of Churches-which Government to have power.-

Another point raised with reference to the recognition of Churches is, that it is better done at the level of the Centre, rather than States. The matter was left to the State Government with a view to expeditious disposal, in view of the large number of applications that might be received. But in view of the change which we have recommended in the definition of "recognised Churches",1 we think that this matter could advantageously be dealt with by the Central Government, and the Advisory Committee should also be appointed by the Central Government. This has the additional advantage of securing uniformity in the standards to be applied in according recognition. We, therefore, recommend that clause 7 should be modified by substituting the Central Government in place of the State Government wherever the State Government is mentioned in that clause.

1. See para. 4, supra.



Christian Marriage and Matrimonial Clauses Bill, 1961 Back




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