Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless there is anything repugnant in the subject or context,

(a) "Government" means the Government of Maharashtra in the Public Health Department:

(b) "marriage" includes a remarriage;

(c) "marriage bureau" or "bureau" means a bureau or institution consisting of a person or group of persons, which carries on the activity of helping the unmarried persons including divorcees, widows and widowers, desirous of getting married, registered with the bureau, in finding a suitable match for them by arranging to bring such persons together etc., and which is registered under section 5

(d) "memorandum" means a memorandum for registration of marriage mentioned in section 6;

(e) "parties" means the husband. and wife whose marriage has been solemnized;

(f) "prescribed" means prescribed by rules made under this Act

(g) "register of marriages" means the register of marriages maintained under this Act;

(h) "register of marriage bureaus" means the register of marriage bureaus maintained under this Act ;

(i) "Registrar" means a Registrar of marriage bureaus and marriages, appointed under this Act;

"Registrar General" means the Registrar General of Births, Deaths and Marriages, appointed by the State Government for the State of Maharashtra under the Births, Deaths and Marriages Registration Act, 1886(6 of 1886).



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