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Report No. 15

20. Licences to Ministers.-

As regards licenses to ministers of religion, some of the witnesses insisted that the Government should issue licenses only to Indians as they are likely to understand Indian customs and manners better. But if the parties do not belong to a recognised Church, it is only Indian ministers who would ordinarily solemnise such marriages, and there seems to be no necessity to make it a rigid rule. The opinion was also expressed that the system of licensing ministers should be totally abolished and that marriages should be allowed to be solemnised, as among the Hindus and Muslims, by priests selected by the parties. This is wholly unworkable. The system of marriage among Hindus and Muslims has evolved on different lines, and cannot be fitted in with the scheme of solemnisation among Christians.



Report on the Law of Christian Marriage and Divorce Back




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