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Obtain Birth Certificate: Uttar Pradesh

Every Birth has to be reported and registered within 21 days at the place of its occurrence. After one year, births can be registered by the order of a first class magistrate only.

Eligibility

         When the Birth has taken place in a house - the head of the house or the nearest relative of the head of the house, or the oldest person in the family.

         When the Birth has taken place outside the house:

(i)

In a Hospital/Health Centre, Maternity Home or other similar institutions

Medical Officer In-charge or any officer authorised by him/her

(ii)

In a Jail

Jail In-charge

(iii)

In a Hospital, Dharamshala, Boarding House, etc.

Person In-charge

(iv)

In a Moving Vehicle

Person In-charge of the Vehicle

(v)

Found deserted in a public place

Headman of the Village/In-charge of the local police station

Procedure

A Birth Certificate can be obtained by applying through the prescribed proforma with fee as fixed by local body authorities. The certificates are issued from the registration centres/offices of the local bodies in the zone under which the parents of the child were living at the time of birth.

Concerned Authority

         Municipal Corporation

         Nagar Palika

         Nagar Palika Parishad

Necessary documents/papers

         Application form with fee.

         Proof of Birth of the person for whom the certificate is required.

         Affidavit, if birth is being registered after one year of its occurrence.

 



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