AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Forms

Central & State Forms

How Do I Obtain

Apply for

Registration Forms for

IP Forms

Passport & Visa Forms

Tax Forms

Forms for

Rules

Affidavits & Notices


Obtain Birth Certificate: Sikkim

Eligibility

Newborn babies and those who were born prior to the implementation of the Births & Deaths Registration Act-1969 on 20.08.1979 in the state of Sikkim, are eligible to avail the service.

Concerned Authority

  • The State Government has appointed the concerned authority as the Registrars of Births & Deaths in 32 Centres in the State which are located at the State HQ Gangtok and in all Hospitals & Public Health Centres.
  • The informant submits the prescribed filled forms to the Registrar.
  • The informant should approach the Registrar for availing the service between 10 AM and 4 PM.

         Necessary Documents

  • Discharge certificate from Hospital/PHC/Panchayat report
  • Sikkim Subject Certificate/Identification Certificate/Voter ID card/Ration Card/Trade License/Service Certificate etc
  • Verification from DC/DM in case of delayed registration

         Within 21 days, the certificate is issued free of cost. But in case of delayed registration, late fee is to be paid as per the ACT.

Required Forms


Form for Obtaining Birth Certificate
Birth Certificate Verification


Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys