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Report No. 23

7. Publication of notice.-

Where a notice under section 5 is given to the marriage officer, he shall cause it to be published-

(a) by affixing a copy thereof to a conspicuous place in his own office, and

(b) also in the prescribed manner in India and in the country or countries in which the parties are ordinarily resident.

[Cf. section 6(2), S.M.A.]



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