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Report No. 15

Chapter III

Solemnisation of Christian Marriages

A. Persons authorised to solemnise marriages

6. Who may solemnise marriages.-

Marriages may be solemnised under this Act-

(a) by any Minister of a recognised Church;

(b) by any Minister of Church licensed under section 8 to solemnise marriages;

(c) by, or in the -presence of, a Marriage Registrar appointed under section 9 or section 10.

[Section 5, part, Christian Marriage Act.]



Report on the Law of Christian Marriage and Divorce Back




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