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Central Government Act
Arya Marriage Validation Act
The ARYA MARRIAGE VALIDATION ACT, 1937



1. Short title and extent.—
(1) This Act may be called the Arya Marriage Validation Act, 1937. 1[(2) It extends to the whole of India except 2[the territories which immediately before the 1st November, 1956, were comprised in part B States] and applies also to citizens of India wherever they may be.]
2. Marriage between Arya Samajists1 not to be invalid.—Notwith­standing any law, usage or custom to the contrary no marriage contracted whether before or after the commencement of this Act between two persons being at the time of the marriage Arya Sama­jists shall be invalid or shall be deemed ever to have been invalid by reason only of the fact that the parties at any time belonged to different castes or different sub-castes of Hindus or that either or both of the parties at any time belonged to a religion other than Hinduism.