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Report No. 15

The Second Schedule

[See section 12(i)]

Form of Notice of Intended Marriage

To

The [licensed Minister]* [Marriage Registrar]* for........................... ......................................

We hereby give you notice that a marriage under the Christian Marriage and Matrimonial Causes Act is intended to be solemnised between us within three calendar months from the date hereof.

Name Condition Occupation Date of birth Dwelling place Permanent dwelling place, if present dwellling place not permanent Length of residence, Church chapel or placeof worship in which marriage is to be solemnised (if the marriage is to be so solemnised)

A.B. Unmarried

Widower

Divorcee

C.D. Unmarried

Widow

Divorcee

Witness our hands, this .................................................. day of.................................. 19....................

Sd. A.B.

Sd. C.D.

Note.- In the case of a minor bride for whose marriage the consent of her guardian is required, the guardian should sign on her behalf.

[Sch I, Christian Marriage Act] [Cf. Second Sch., S.M.A.]

* Strike off what is inapplicable.



Report on the Law of Christian Marriage and Divorce Back




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