Foreign Marriage Act, 1969


Section
Section Title
  Preamble

Chapter I           Preliminary
  1 Short title. View Judgements
  2 Definitions. View Judgements
  3 Marriages Officers. View Judgements

Chapter II           Solemnization of Foreign Marriages
  4 Conditions relating to solemnization of foreign countries. View Judgements
  5 Notice of intended marriage. View Judgements
  6 Marriage Notice Books. View Judgements
  7 Publication of notice. View Judgements
  8 Objection to marriage. View Judgements
  9 Solemnization of marriage where no objection made. View Judgements
  10 Procedure on receipt of objection. View Judgements
  11 Marriage not to be in contravention of local laws. View Judgements
  12 Declaration by parties and witnesses. View Judgements
  13 Place and form of solemnization. View Judgements
  14 Certificate of marriage. View Judgements
  15 Validity of foreign marriages of India. View Judgements
  16 New notice when marriage not solemnized within six months. View Judgements

Chapter III           Registration of Foreign Marriages solemnized under other laws.
  17 Registration of foreign marriages. View Judgements

Chapter IV           Matrimonial Relief in respect of Foreign Marriage.
  18 Matrimonial relief to be under special marriage Act, 1954. View Judgements

Chapter V           Penalties.
  19 Punishment for bigamy. View Judgements
  20 Punishment of contravention of certain other conditions for marriage. View Judgements
  21 Punishment for false declaration. View Judgements
  22 Punishment for wrongful action of Marriage Officer. View Judgements

Chapter VI           Miscellaneous
  23 Recognition of marriages solemnized under law of other countries. View Judgements
  24 Certification of documents of marriages solemnized in accordance with local law in a foreign country. View Judgements
  25 Certified copy of entries to be evidence. View Judgements
  26 Correction of errors. View Judgements
  27 Act not validity of marriages outside it. View Judgements
  28 Power to make rules. View Judgements
  29 Amendment of Act 43 of 1954. View Judgements
  30 Repeal. View Judgements
  Schedules -n/a- View Judgements
  Schedule 1 Form of Notice of intended marriage. View Judgements
  Schedule 2 Declaration to be made by the bridegroom. View Judgements
  Schedule 3 Form of certificate of marriage. View Judgements



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