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Report No. 23

13. Place and form of solemnisation-

(1) A marriage by or before a marriage officer under this Act shall be solemnised at the official house of the marriage officer with open doors between the prescribed hours in the presence of at least three witnesses.

(2) The marriage may be solemnised in any form which the parties may choose to adopt:

Provided that it shall not be complete and binding on the parties unless each party says to the other in the presence of the marriage officer and the three witnesses and in any language understood by the parties,- "I, (A), take thee (B), to be my lawful (wife or husband)"

[Cf. section 12, S.M.A. Cf. section 8(1), English Act]



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