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Citedby 1 docs
Gracy vs Mathiri on 16 June, 2005

[Section 24] [Complete Act]
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Central Government Act
Section 24(2) in The Foreign Marriage Act, 1969
(2) A document relating to a marriage in a foreign country issued under sub-section (1) shall be admitted in evidence in any proceedings as if it were a certificate duly issued by the appropriate authority of that country.