Section 3   [ View Judgements ]

Amendment of section 5


In section 5 of the principal Act, in sub-section (1),-



(i) in clause (a), for the words "six months", the words "five years" shall be substituted;



(ii) for clause (c), the following clause shall be substituted, namely:-



"(c) persons who are, or have been, married to citizens of India and are ordinarily resident in India and have been so resident for five years immediately before making an application for registration;";



(iii) in the Explanation, the words "or any of his grandparents," shall be omitted.

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