UMESH @ GIRISH ARVIND PUJARI Vs. REGISTERING AUTHORITY, JALGAON CITY MUNICIPAL CORPORATION, JALGAON
LAWS(BOM)-2017-8-2
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on August 01,2017

Umesh @ Girish Arvind Pujari Appellant
VERSUS
Registering Authority, Jalgaon City Municipal Corporation, Jalgaon Respondents

JUDGEMENT

SANGITRAO S.PATIL, J. - (1.) Rule, returnable forthwith. With the consent of the learned Counsel for the parties, heard finally.
(2.) The petitioner has sought quashment of the Circular issued by respondent no.1 ­ Registrar of Marriages, appointed under the Maharashtra Regulation of Marriage Bureaus and Registration of Marriages Act, 1998 ("the Act", for short), to the extent it mandates presence of Priest/Purohit, who performs marriage, to remain present before the office of the Registrar of Marriages at the time of registration of marriage for signing the memorandum of marriage in his presence only, as a witness to the marriage.
(3.) The petitioner is working as a Purohit. He is performing all religious activities in Kalaram Temple at Nashik, including performance of necessary rites and ceremonies for solmanization of marriages.;


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