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Report No. 270

(A) Compulsory Registration of Marriages Acts:

(i) The Punjab Compulsory Registration of Marriages Act, 2012 provides for compulsory registration of marriages solemnised within the State under any law governing the parties irrespective of their religion, caste, creed or nationality.

(ii) The Delhi (Compulsory Registration of Marriage) Order, 2014 extends to all marriages solemnised in Delhi irrespective of cast creed and religion professed by the parties to the marriage.

(iii) The Haryana Compulsory Registration of Marriages Act 2008 provides for compulsory registration of marriages solemnised within the State, irrespective of caste, religion and creed and for matters connected therewith or incidental thereto.

(iv) The Meghalaya Compulsory Registration of Marriages Act 2012 provides for compulsory registration of marriages solemnised in the State of Meghalaya and for matters connected therewith; amended by the Meghalaya Compulsory Registration of Marriages (Amendment) Act, 2015.

(v) The Uttarakhand Compulsory Registration of Marriage Act, 2010 provides for the compulsory registration of all marriages solemnised in the State of Uttarakhand so as to prevent child marriages, check bigamy or polygamy, help women to exercise their rights of maintenance from husband and custody of children, enable widows to claim inheritance and to serve as deterrent to husbands deserting their wives and for matters connected therewith or incidental thereto.

(vi) The Tamil Nadu Registration of Marriages Act, 2009. "Marriage" includes all marriages solemnised by persons belonging to any caste or religion under any law for the time being in force, or as per any custom or usage in any form or manner and also includes remarriage. As per Section 3 of the Act Marriages to be compulsorily registered. It reads:



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