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Obtain Birth Certificate: Tamil Nadu

Eligibility

As per rules, births will have to be registered within 21 days at the place of its occurrence.

Concerned Authority

         In Municipalities, Corporations and Special Village Panchayats (Town Panchayats), the concerned local bodies undertake the registration of births.

         In Village Panchayats, the responsibility for registration of births is with the Revenue Department and the Village Administrative Officers in the Village Panchayats are the Registrars of Birth.

         Births taking place in a medical institution will be intimated for registration by the institution directly to the registering authority.

         When the birth has taken place in the house, the head of the family or the nearest relative of the family will have to register in the prescribed format along with a certificate from the person or medical institution that conducted the delivery.

Beyond the prescribed time limit, if a registration is done, it is accepted with a payment of penalty upto a period of one year. If registration is to be done beyond the period of one year, it will be registered only on receipt of a Judicial Order from a Magistrate and with penalty.

Procedure

         In rural areas, the Register of Births is maintained in the Taluk office for two years and is then transferred to the respective Sub-Registrar's Office. Hence, in rural areas, the Birth Certificate of a child till the age of 2 can be taken from Taluk Office and thereafter it has to be applied for in the Sub-Registrar's office and obtained.

         In towns/municipal areas, the Register of Births is maintained by the respective Town/Municipal Office.

The forms have to be applied for in these offices and obtained.

Departments Concerned

In rural areas, Taluk Offices and Sub-Registrar offices are the concerned offices for registration/issual of certificate. Taluk offices come under the Revenue Administration Department.

Town Panchayats (at present called Special Village Panchayats) come under the Rural Development Department.

Municipalities and Corporations come under the Municipal Administration and Water Supply Department.

Application for Birth Extract


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