Delhi government unleashes Tatkal Marriage Certificate

Taking a page or two from ‘tatkal’ schemes for passports and railway tickets, the Delhi Government has announced a new scheme under which a marriage certificate can be issued within 24-hours.

The Revenue Department of Delhi Government has created a special tatkal service that would issue authorization and proper certification of a marriage under an expedited process.

“In compliance with a Supreme Court order in 2006, Delhi government had made mandatory the registration of marriage within 60 days of tying the nuptial knot. The ‘tatkal’ service has been introduced to provide the papers on priority basis to those who seek them urgently,” Dharam Pal, Revenue Secretary in Delhi Government’s told PTI.

“The service which became operational on April 22, enables the citizens to register their nuptials and get a certificate issued within 24 hours on payment of Rs 10,000 as a fee,” he added.

The government currently charges INR 100/ as the application fee for registration under the Hindu Marriage Act. However, INR 150/ is charged to those married couples who tie the knot under the Special Marriage Act. In addition to that sum, people generally pay approximately INR 400-500 to acquire a number of affidavits that require submission along with the application.

“We are also considering authorising the sub-divisional magistrate to register marriages, which is presently done by the Additional Magistrate,” Dharam Pal mentioned.

As per an order issued by Lt Governor Najeeb Jung, the new tatkal scheme will be applicable anywhere in Delhi regardless of the caste, creed or religion of the marrying couples. “Any marriage solemnised in Delhi between a man having completed 21 years and a woman of at least 18 years of age on the date of solemnisation of the marriage, with at least one of them being an Indian citizen, will have to be compulsorily registered,” the order read.

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