Section 1   [ View Judgements ]

Short title and commencement


(1) This Act may be called the Births, Deaths and Marriage Registration Act, 1886; and



(2) It shall come into force on such day (The 1st October, 1888, see Gazette of India, 1888, Pt.I, p.336.) as the Central Government, by notification in the Official Gazette, directs.



[1]



[2]

FOOTNOTES:

1. Sub-section (3) was Repealed by Act 12 of 1891.

2. Subs by the Adaptation of Laws Order, 1950 for the former section.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box