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Obtain Birth Certificate: Chhattisgarh

Procedure

It is essential in the event of the birth of a child that either family members or relatives report the same in the prescribed form, within 21 days, to the local authorities. In case a birth is reported after 21 days, but before 1 year from the date of the same, then it is required to be reported to the District Planning and Statistical Officer through proper channel. If it has not been reported for more than 1 year, due permission is required from a first class magistrate to get the certificate issued by the local authorities.

Concerned Authority

         Rural - Local Thana incharge (police station)

         Urban - Registrar, Birth and Death, Local Municipal Office


Application for Availing Birth/Death Certificate


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