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Obtain Death Certificate: Andhra Pradesh

Eligibility

Any citizen or any foreigner's legal heir, the death of whose relative takes place in the State

Concerned Authority

The local bodies - Municipalities in the urban and the Mandal Revenue Office in the rural areas of the state

Procedure

Once a death occurs, the family member should reach the local body, the Municipality or the Mandal Revenue Office and apply for the certificate in a Death Report Statutory form (Form 4) on any working day.

Necessary Documents/Papers

The application is to be made in the prescribed format with a legal certificate. Then it will be verified & the certificate will be issued.

Fee

It varies from local body to local body and is at the discretion of the local body.


Proforma for Death Report
Medical Certificate of Cause of Death for Non Institutional Deaths
Medical Certificate of Cause of Death
Andhra Pradesh Death Certificate Verification Form


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