Section 5   [ View Judgements ]

REGISTRATION OF MARRIAGE BUREAUS


(l) Any person or group of person desirous of conducting or running a marriage bureau shall apply for registration of such marriage bureau to the Registrar, in such manner and along with such fees and document as may be prescribed :

Provided that, the marriage bureaus existing on the date of commencement of this Act shall apply for registration within a period of three months from the date of such commencement.

(2) The Registrar shall, on receiving an application under sub-section (1), after scrutiny of such application and verifying the prescribed documents, register such marriage bureau and grant a certificate of registration to such bureau, in the prescribed form. The registration certificate so granted shall be displayed prominently by such bureau in its registered office premises.

(3) In case an application for registration is not made in the prescribed manner or is not in compliance with the prescribed requirements, the Register may, for reasons to be recorded in writing, refuse to registrar such marriage bureau, after giving the applicant an opportunity of being heard.

(4) Every such marriage bureau shall renew its registration after every two years from the date of grant of such certificate, on payment of the prescribed renewal fee; and the Registrar shall renew the certificate in the same manner, as laid down under sub-section (2).

(5) No marriage bureau shall carry on or conduct its activities as the marriage bureau, except at its registered office or place as specified in the registration certificate granted under sub-section (2).

(6) Every marriage bureau shall conduct its activities as such bureau strictly as per the terms and conditions of the registration granted under sub-section (2) ; and contravention or non-compliance by a bureau with any of the provisions of this Act or the rules made thereunder or the terms and conditions subject to which the registration has been granted, shall make the registration of such bureau liable for cancellation and shall also constitute an offence making the bureau liable for punishment as provided in sub-section (2) of section 12 :

Provided that, registration of a bureau shall not be cancelled without giving a reasonable opportunity, of being heard, to the concerned bureau.



(7) Any person or bureau aggrieved by the order of the Registrar refusing to registrar or renew the registration of the bureau or cancelling the registration may, appeal against such order to the Registrar General, in the prescribed manner, and the provisions of sections 7, 8 and 9 relating to appeal against the order of refusal to register a marriage shall, mutatis mutandis, apply to such appeal.

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