Section 19   [ View Judgements ]

POWER TO MAKE RULES


(l) The State Government may, by notification in the Official Gazette, make rules for carrying out the purposes of this Act.

(2) In particular and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matter, namely:--

(a) the form and the manner of, maintenance of registers or records under this Act;

(b) (i) the form of application for registration of a marriage bureau;

(ii) the documents to be submitted therewith by the applicant

(iii) the amount of fees for grant of and renewal of, such registration;

(iv) the form of certificate of registration to be granted to a marriage bureau and the terms and conditions subject to which such registration may be granted; and

(v) the manner and procedure of filing an appeal to the Registrar General;

(c) (i) the form of the memorandum for registration of a marriage and the details of the witnesses and the priest to be specified in the memorandum ;

(ii) the amount of fee for such registration;

(iii) the form of certificate of registration of marriage;

(iv) the amount of penalty for late registration;

(d) the form of application and the fees for grant of a copy of the extract of the register of marriage bureaus or the register of marriages maintained under this Act;

(e) any other matter for which rules may be made under this Act.

(3) Except when rules are made for the first time, all rules made under this Act shall be subject to the condition of previous publication.

(4) Every rule made under this Act shall be laid as soon as may be, after it is made, before each House of the State Legislature while it is in sessions for a total period of thirty days which may be comprised in one session or in two successive sessions, and if, before the expiry of the session in which it is so laid or the session immediately following, both Houses agree in making any modification in the rule or both Houses agree that the rule should not be made, and notify such decision in the Official Gazette, the rule shall from the date of publication in the Official Gazette, of such decision, have effect only in such modified form or be of no effect, as the case may be, so however that, any such modification or annulment shall be without prejudice to the validity of anything previously done or omitted to be done under that rule.



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