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Obtain Death Certificate: Uttar Pradesh

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

Eligibility

When death takes 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 death takes place outside the house:

(i)

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

Medical Officer In-charge or any officer authorised by him.

(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 death certificate can be obtained by applying through the prescribed proforma and fee as fixed by local body authorities. The certificates are issued from the registration centres/ offices of the local bodies in the zones under which the deceased was living at the time of death.

Concerned Authority

         Municipal Corporation

         Nagar Palika

         Nagar Palika Parishad

Necessary documents/papers

         Application form with fee.

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

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


Death Certificate


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