Section 3   [ View Judgements ]

Definitions


In this Act, unless there is something repugnant in the subject or context,-



"sign " includes mark, when the person making the mark is unable to write his name:



"prescribed" means prescribed by a rule made [1] under this Act: and



" Registrar of Births and Deaths " means a Registrar of Births and Deaths appointed under this Act.

FOOTNOTES:

1. The words " by the Governor-General in Council " Repealed by the Government of India (Adaptation of Indian Laws) Order, 1937 as modified by the Government of India (Adaptation of Indian Laws) Supplementary Order, 1937 .

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