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Obtain a Domicile Certificate: Tripura

Eligibility

A Domicile Certificate in Tripura, also known as a Permanent Resident Certificate, is issued to a person who has a permanent home in the State, and includes a person who has been residing in the State for a period of not less than 10 years, immediately prior to the date of application for the certificate (As per GoT O.M. No. F.28(31)/REV/87 dated 11/01/1996).

Procedure

The applicant should put up his/her application at the e-Suvidha Centres situated in the Offices of Sub-Divisional Magistrates, in the area where the applicant permanently resides, on any working day, and obtain an Acknowledgement Receipt for the same. The applicant is also given a delivery date for his/her certificate, which is printed on the Receipt. The issuing authority, at his/her discretion, may initiate Field Enquiry by the relevant Tehsil/ Revenue Inspector/ Deputy Collector & Magistrate on the merit of the application. Alternatively, the applicant may also submit his application with the Tehsil after obtaining a receipt of the same. After proper verification, the respective Sub-Divisional magistrate will issue the Domicile Certificate to the applicant.

Concerned Authority

District Magistrate/ Additional District Magistrate/ Sub-Divisional Magistrate of the area where the candidate and/or his family permanently reside(s).

Necessary documents/papers

The following indicative list of documents may qualify to substantiate the applicant?s claim for Domicile Certificate:

         Citizenship Certificate (mandatory)

         Ration Card

         Tehsil Enquiry

         Land Document

         School Certificate showing 10 years of continuous stay in Tripura

         Certificate of parents showing 10 years of continuous stay in Tripura

         School Certificate from Class I to XII (mandatory Joint Entrance Examinations)

A Common Application Form, introduced for applying for Certificates in Tripura

Fee

No fee is charged for this service.



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