MAHARASHTRA REGULATION OF MARRIAGE BUREAUS AND REGISTRATION OF MARRIAGES ACT, 1998


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 APPOINTMENT OF REGISTRAR OF MARRIAGE BUREAUS AND OF MARRIAGES View Judgements
  4 MARRIAGE BUREAUS AND MARRIAGES TO BE REGISTERED View Judgements
  5 REGISTRATION OF MARRIAGE BUREAUS View Judgements
  6 DUTY OF HUSBAND TO SUBMIT MEMORANDUM FOR REGISTRATION OF MARRIAGES View Judgements
  7 POWER TO REFUSE REGISTRATION AND REPORT TO REGISTRAR GENERAL View Judgements
  8 APPELLATE POWERS OF REGISTRAR GENERAL View Judgements
  9 APPEAL FROM ORDER UNDER SECTION 8 View Judgements
  10 NON-REGISTRATION NOT TO INVALIDATE THE MARRIAGE View Judgements
  11 RESPONSIBILITY OF EMPLOYERS ETC., OF VERIFICATION OF MARRIAGE REGISTRATION CERTIFICATE View Judgements
  12 PENALTY FOR NEGLECTING TO COMPLY WITH THE PROVISIONS OF SECTION 6 OR OF ANY OTHER SECTION OR FOR MAKING FALSE STATEMENTS IN MEMORANDUM View Judgements
  13 SANCTION FOR PROSECUTION View Judgements
  14 REGISTER TO BE OPEN FOR PUBLIC INSPECTION AND COPIES OF CERTIFIED EXTRACTS TO BE GIVEN View Judgements
  15 REGISTRATION OF MARRIAGE WHERE A PARTY IS A MINOR View Judgements
  16 REGISTRAR TO FURNISH DUPLICATE COPY OF THE REGISTRATION CERTIFICATE TO THE REGISTRAR GENERAL View Judgements
  17 REGISTRAR TO BE PUBLIC SERVANT View Judgements
  18 INDEMNITY TO PERSONS ACTING UNDER THIS ACT View Judgements
  19 POWER TO MAKE RULES View Judgements
  20 SAVINGS View Judgements
  21 REPEAL View Judgements
  22 POWER OF GOVERNMENT TO GIVE DIRECTIONS View Judgements
  23 POWER TO REMOVE DIFFICULTY View Judgements



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