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Report No. 15

16. Objection to certificate.-

(1) Any person may, before the expiration of seven days from the date on which any notice has been published under section 13 or section 14, make an objection in writing to the marriage on the ground that it would contravene one or more of the conditions specified in section 4.

[New] [Cf. section 7(1), and section 7(3), S.M.A.]

(2) If an objection is made under sub-section (1), the licensed Minister or the Marriage Registrar shall not issue the certificate under section 15 unless he has inquired into the matter of the objection and is satisfied that it ought not to prevent the issue of the certificate or the objection is withdrawn by the person making it.

[Cf. section 8(1), earlier part, S.M.A.]

(3) The licensed Minister or the Marriage Registrar shall not take more than thirty days from the date of the objection for the purpose of inquiring into the matter of the objection and arriving at a decision.

[Cf. section 8(1), latter part, S.M.A.]



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