Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation  ||  Ker. HC: Power Under Section 216 of CrPC Can be Exercised by the Court at Any Time Before Judgement  ||  IIAC (Conduct of Micro and Small Enterprises Arbitration) Regulations, 2024 Issued by IIAC  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Ker HC: Min. of Animal Husbandry to Consider Objections to Ban on ‘Dangerous & Ferocious’ Dog Breeds  ||  Madras High Court: Important to Send Out Message That Courts Shouldn’t be Taken for Granted  ||  Insolvency Proceedings Initiated Against Himalayan Mineral Water by NCLT    

Gauhati HC Issues Directions for Registration of Muslim Marriages Only by Licenced Registrars - (27 Nov 2018)

Gauhati High Court has issued directions in order to ensure that only those who are duly authorised by the government under the Assam Moslem Marriages and Divorces Registration Act, 1935 issue marriage registration certificates for Muslims in the State.

Tags : GAUHATI HIGH COURT   ASSAM MOSLEM MARRIAGES AND DIVORCES REGISTRATION ACT   1935   REGISTRATION OF MUSLIM MARRIAGES ONLY BY LICENCED REGISTRARS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved