Section 26   [ View Judgements ]

Exceptional provision for registration of certain births and deaths


Notwithstanding anything in section 19, the State Government may make rules [1] authorizing Registrars of Births and Deaths. on conditions and in circumstances to be specified in the rules, to register births and deaths occurring outside the local areas or classes for which they are appointed.



D.- Penalty for false information

FOOTNOTES:

1. For rules made under Section 96 conjointly with ss.28 and 36, see Gazette of India, 1888, Part I, p 336, and different local Rules and Orders. All rules made by the Governor-General in Council under this Act before 1911 shall be deemed to have been made by the State Governments, see s 6 of Act 9 of 1911.

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