AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 211

Chapter VI

Births, Deaths and Marriages Registration Act 1886

A. Limited Scope of the Act

A Births, Deaths and Marriages Registration Act was enacted by the Central Legislature in 1886. It remains in force till this day.

A new Registration of Births and Deaths Act was passed by Parliament in 1969. It had no provision relating to registration of marriages and clarified that its provisions are not "in derogation of" the old Births, Deaths and Marriages Registration Act 1886 (Section 29). The provisions of the old Act of 1886 relating to marriage registration, whatever they are, thus remain in force.

The title of the Births, Deaths and Marriages Registration Act 1886 is somewhat misleading as it does not require registration of marriages - voluntary or compulsory - under its provisions.



Laws on Registration of Marriage and Divorce - A Proposal for consolidation and reform Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys