Section 15   [ View Judgements ]

REGISTRATION OF MARRIAGE WHERE A PARTY IS A MINOR


Subject to the provisions of the Child Marriage Restraint Act, 1929(19 of 1929), any marriage solemnized when parties are minor, or where either of the party is a minor shall be registered as provided in sub-section (1) of section 6

Provided that, the Registrar shall, immediately, report such marriage to the local police station within whose jurisdiction, the parties ordinarily reside, for necessary action under the provisions of the Child Marriage Restraint Act, 1929(19 of 1929).



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