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Report No. 15

B. Marriages before Ministers of recognised Churches

11. Solemnisation of marriages by Ministers of recognised Churches.-

(1) Marriages may be solemnised under this Act by any Minister of a recognised Church according to the rules of the Church of which he is a Minister and in the presence of at least two witnesses.

[Section 5, part, Christian Marriage Act.]

(2) No such marriage shall be solemnised-

(a) if the Minister has reason to believe that the solemnisation of the intended marriage would be contrary to the provisions of section 4; or

(b) if any other lawful impediment be shown to the satisfaction of the Minister why such marriage should not be solemnised; or

(c) unless a solemn declaration has been made before the Minister in the form specified in the Fourth Schedule

(i) by the bridegroom, and

(ii) by the bride, or, if she is a minor for whose marriage the consent of the guardian is required under this Act, by the guardian on behalf of the bride.



Report on the Law of Christian Marriage and Divorce Back




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