Births, Deaths and Marriages Registration Act, 1886


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Extent View Judgements
  3 Definitions View Judgements
  4 Saving of local laws View Judgements
  5 Powers exercisable from time to time View Judgements
  6 Establishment of general registry offices and appointment of Registrars View Judgements
  7 Indexes to be kept at general registry office View Judgements
  8 Indexes to be open be Inspection View Judgements
  9 Copies of entries to be admissible in evidence View Judgements
  10 Superintendence of Registrars by Registrar General View Judgements
  11 Persons whose births and deaths are registrable View Judgements
  12 Power for state Government to appoint Registrars for its territories View Judgements
  13 Power for Central Government to appoint Registrars for Indian States View Judgements
  14 Registrar to be deemed a public servant View Judgements
  15 Power to remove Registrars. View Judgements
  16 Office and attendance of Registrar View Judgements
  17 Absence of Registrar or vacancy in his office View Judgements
  18 Register books to be supplied and preservation of records to be provided View Judgements
  19 Duty of Registrar to register births and deaths of which notice is given View Judgements
  20 Persons authorized to given notice of birth View Judgements
  21 Persons authorized to give notice of death View Judgements
  22 Entry of birth or death to be signed by person giving notice View Judgements
  23 Grant of certificate of registration of birth or death View Judgements
  24 Duty of Registrars as to sending certified copies of entries in register books to Registrar General View Judgements
  25 Searches and copies of entries in register books View Judgements
  26 Exceptional provision for registration of certain births and deaths View Judgements
  27 Penalty for wilfully giving false information View Judgements
  28 Correction of entry in register of births or deaths View Judgements
  29 Section 29 View Judgements
  30 Section 30 View Judgements
  31 Section 31 View Judgements
  32 Permission to persons having custody of certain records to send them within one year to Registrar General View Judgements
  33 Appointment of Commissioners to examine registers View Judgements
  34 Duties of Commissioners View Judgements
  35 Searches of lists prepared by commissioners and grant of certified copies of entries View Judgements
  35-A Constitution of additional Commissions for purposes of this Chapter View Judgements
  36 Rules View Judgements
  37 Procedure for making and publication of rules View Judgements



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