Section 6   [ View Judgements ]

DUTY OF HUSBAND TO SUBMIT MEMORANDUM FOR REGISTRATION OF MARRIAGES


(l) (a) On solemnization of a marriage, it shall be the responsibility of the husband to present, within a period of ninety days from the date of solemnization of the marriage, a memorandum in the prescribed form before the Registrar within whose jurisdiction the husband ordinarily resides or where either one of the parties ordinarily reside;

(b) the parties and three witnesses to the marriage shall appear in person before the Registrar and sign the memorandum;

(c) the memorandum shall be accompanied by such fee and other documents as may be prescribed ;

(d) the Registrar before whom the memorandum is presented shall, after verification of the identity of the parties and the witnesses in the prescribed manner, register the marriage in the register of marriages ;

(e) on registration of the marriage, the Registrar shall issue a certificate of registration of marriage to the parties in the prescribed form.

(2) Any marriage which is not registered within the time limit specified in sub-section (1), may be registered as provided in the said sub-section, by the Registrar within whose jurisdiction the parties ordinarily reside, on submission of the memorandum within a period of one year from the date of the marriage along with such penalty, not exceeding rupees one hundred, as may be prescribed:

Provided that, any marriage which is not registered as provided under this sub-section may, subject to the provisions of sub-section (1) of section 12, be registered at any time as provided in sub-section (1), after charging a penalty not exceeding rupees five hundred, as may be prescribed.

(3) Notwithstanding anything contained in this section, any marriage which is solemnized before the coming into force of this Act and a period of not less than one year has elapsed since its solemnization, and which for any reason has not been registered, may be registered on presentation of a memorandum along with a penalty of one hundred rupees, in relaxation of any of the provisions of this section:

Provided that, any marriage solemnised within a period of one year, prior to the date of commencement of this Act, shall be registered in accordance with the provisions of sub-section (1), on payment of penalty of one hundred rupees.

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