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  • FAQs

    Frequently Asked Questions

    • ECI
      Q 1. Can a non-citizen be a candidate?
      Ans. No
      A non citizen cannot be a contesting candidate in the elections. Article 84 (a) of the Constitution of India envisages that a person shall not be qualified to be chosen to fill up a seat in the Parliament unless he is a citizen of India. Similar provision exists for State Legislative Assemblies in Article 173 (a) of the Constitution.
      Q 2 What is the minimum age for becoming a candidate for Lok Sabha or Assembly election?
      Ans. Twenty Five Years
      Article 84 (b) of Constitution of India provides that the minimum age for becoming a candidate for Lok Sabha election shall be 25 years. Similar provision exists for a candidate to the Legislative Assemblies vide Article 173 (b) of the Constitution read with Sec. 36 (2) of the R. P. Act, 1950.
      Q 3. If I am not registered as a voter in any Constituency, can I contest election?
      Ans. No
      For contesting an election as a candidate a person must be registered as a voter. Sec 4 (d) of Representation People Act, 1951 precludes a person from contesting unless he is an elector in any parliamentary constituency. Section 5 (c) of R. P. Act, 1951 has a similar provision for Assembly Constituencies.
      Q 4. I am registered as a voter in Delhi. Can I contest election to Lok Sabha from Haryana or Maharashtra, or Orissa?
      Ans. Yes
      If you are a registered voter in Delhi, you can contest an election to Lok Sabha from any constituency in the country except Assam, Lakshadweep and Sikkim, as per Section 4 (c), 4 (cc) and 4 (ccc) of the R. P. Act, 1951.
      Q 5. If some body is convicted for some offence and he is sentenced to imprisonment for 3 years, can he contest elections?
      Ans. No
      As per Section 8 (3) of R. P. Act, 1951, if a person is convicted of any offence and sentenced to an imprisonment of 2 years or more, this will be disqualification to contest elections.
      Q 6. Supposing he is on bail, pending disposal of his appeal, can he contest the election?
      Ans. No
      Even if is a person is on bail, after the conviction and his appeal is pending for disposal, he is disqualified from contesting an election as per the guidelines issued by the Election Commission of India.
       
      Q 7. Can a person confined in jail vote in an election?
      Ans. No
      According to section 62(5) of the Representation of the People Act, 1951, no person shall vote at any election if he is confined in a prison, whether under a sentence of imprisonment or transportation or otherwise, or is in the lawful custody of the police.
      Q 8. Every candidate is required to make security deposit. How much is the security deposit for Lok Sabha election?
      Ans.Rupees Twenty five Thousand
      As per Section 34 1 (a) of R. P. Act, 1951, every candidate is required to make a security deposit of Rs. 25,000/- (Rupees Twenty five Thousand Only) for Lok Sabha elections.
      Q 9. Is there any concession for a candidate belonging to Scheduled Caste or Scheduled Tribe?
      Ans. Yes
      The same section 34 of R. P. Act, 1951 provides that a candidate belonging to Scheduled Caste and Scheduled Tribe is required to make a security deposit of Rs. 12,500 (Rupees Twelve Thousand five hundred Only).
      Q 10. How much is the security deposit for an Assembly election?
      Ans. Rupees Ten Thousand
      As per Sec. 34 (1) (b) of the R. P. Act 1951, a general candidate for contesting an Assembly election will have to make a security deposit of Rs. 10,000/-. A candidate belonging to Scheduled Caste / Tribe will have to make a security deposit of Rs. 5,000/- (Five Thousand Only).
      Q 11. How much was the security deposit for Lok Sabha election previously?
      Ans. During the Lok Sabha elections held in 1996 and earlier, the security deposit for general and SC / ST candidate was Rs. 500/- (Rupees Five Hundred Only) and Rs. 250/- (Rupees Two Hundred and Fifty Only) respectively.
      Q 12. How much was the security deposit for elections to Assembly election previously?
      Ans. During Assembly elections held in 1996 and earlier, the security deposit for general and SC / ST candidates was Rs. 250/- (Rupees Two Hundred and Fifty Only) and Rs. 125/- (Rupees One Hundred Twenty Five Only) respectively.
      Q 13. When was this change in the amount of security deposit made?
      Ans. This change in increasing the security deposit was brought about w.e.f 1-2-2010 vide Act 41 of 2009.
      Q 14. If you are a candidate of a recognised National or State party, how many proposers you require for your nomination?
      Ans. Only one
      If you are a candidate of a recognised national / state party, you would require only one elector of the constituency as proposer, vide Sec. 33 of R. P. Act, 1951.
      Q 15. If you are an independent candidate or a candidate of unrecognised political party, how many proposers you require?
      Ans. Ten
      The same section 33 of R. P. Act, 1951 provides that as an independent candidate or a candidate of an unrecognised political party, ten electors from the constituency should subscribe your nomination paper as proposers.
      Q 16. Can a person contest elections to Lok Sabha/Vidhan Sabha from as many constituencies as he likes?
      Ans. No
      As per Section 33 (7) of R. P. Act, 1951, a person cannot contest from more than two constituencies for a Lok Sabha/Vidhan Sabha election.
       
      Q 17. Which candidates lose the deposit?
      Ans. 3354. A defeated candidate who fails to secure more than one sixth of the valid votes polled in the constituency will lose his security deposit.
      Q 18. What has been the maximum number of candidates in any constituency in India at any election so far?
      Ans. In Modakurichi Assembly Constituency of Tamil Nadu there were 1033 contesting candidates during the general election to Tamil Nadu Legislative Assembly in 1996. The ballot papers were in the form of a booklet.
      Q 19. The Election Commission has recognised some political parties as National parties and some others as State Parties. How many are National and how many are State parties ?
      Ans. The Election Commission had recognized 6 Political Parties as National Parties and 36 Political Parties as State Parties in different States at the time of General Elections in 2004.
      Q 20. On the day of poll, every voter has to go to a polling station to vote. Normally, how many voters are assigned to a polling station, under the norms of the Election Commission?
      Ans. As per the instructions of Election Commission as contained in Para 2 of Chapter II of Handbook for Returning Officers, a polling station should be provided for a well defined polling area, normally covering about 800 - 1000 electors. However, in exceptional cases, such number may exceed 1000 to avoid the breakup of any polling area in large villages or urban area. When the number exceeds 1200, auxiliary polling stations should be set up. There is provision for setting up of polling stations in localities inhabited by the weaker section of the society, even though the number may be less than 500. If there is a Leprosy Sanatorium a separate polling station may be set up for the inmates alone. Recently the Commission has issued instructions for Rationalisation of Polling Stations in the country, and the limit of electors has been increased to 1500 per polling station, as Electronic Voting Machines are being used now.
      Q 21. Normally, under the Commission’s norms, how far can a polling station be from your house?
      Ans. Not more than 2 Kms.
      According to Para 3 of Chapter II of Handbook for Returning Officers, polling stations should be set up in such a manner that ordinarily no voter is required to travel more than two kms to reach his polling station.
      Q 22. When you are walking down to your polling station, some candidate or his agent offers you a free lift to the polling station. Can you accept that offer of lift?
      Ans. No
      It is a corrupt practice under section 123 (5) of the R. P. Act, 1951. This offence is punishable under Section 133 of the same Act, with imprisonment which may extend upto 3 months and/or with fine.
      Q 23. Can you accept such lift when you are going back to your house after you have cast your vote?
      Ans. No
      The provision of Corrupt Practice under section 123 (5) as mentioned above will cover conveyance of any elector, to or from any polling station.
      Q 24. Somebody offers you some money to vote for a candidate. Can you accept such money?
      Ans. No
      Acceptance of money to vote for a candidate is a corrupt practice of bribery under Section 123 (1) of R. P. Act, 1951. It is also an offence under section 171-B of Indian Penal Code and is punishable with imprisonment of either description for a term which may extend to one year or with fine or both.
      Q 25. Somebody offers you some money, not to vote for a certain candidate. Can you accept such money?
      Ans. No
      The corrupt practice of bribery will also be attracted, if a person accepts money not to vote for a particular candidate.
      Q 26. Somebody makes any offer of whisky, liquor or other intoxicant or gives you a dinner to vote for a particular candidate or not to vote for him. Can you accept such offer?
      Ans. No
      Acceptance of any offer of liquor or other intoxicants or a dinner to vote for a particular candidate or not to vote for him is bribery.
       
      Q 27. Can any religious or spiritual leader instruct his followers to vote for a particular candidate, otherwise they will become object of Divine displeasure?
      Ans.No
      If any person induces or attempts to induce the voter to vote for any particular candidate or otherwise he will become an object of Divine displeasure, he will be guilty of the corrupt practice of exercising undue influence on a voter under sec 123 (2) of R. P. Act, 1951.
      It is also an offence under section 171C of Indian Penal Code and punishable with imprisonment of either description for a term which may extend to one year or with fine or both.
      Q 28. Can any one threaten a voter that he would be excommunicated if he votes for a particular candidate or does not vote for another particular candidate?
      Ans. No
      Any threat to a voter that he would be excommunicated if he votes for a particular candidate or does not vote for another particular candidate is a corrupt practice of undue influence under Section 123 (2) of R. P. Act, 1951. It is also punishable under sec 171 F of Indian Penal Code with imprisonment of either description for a term which may extend to one year or with fine or with both.
      Q 29. Can anyone tell another person that he should vote for a particular person, or not to vote for him, because the candidate belongs to a particular religion, caste or creed or speaks a particular language?
      Ans. No
      Any one telling another person that he should vote for a particular candidate or not to vote for him because he belongs to a particular religion, caste or creed or speaks a particular language is a corrupt practice under section 123 (3) of R. P. Act, 1951.
      Q 30. Is a candidate free to spend as much as he likes on his election?
      Ans. No
      A candidate is not free to spend as much as he likes on his election. The law prescribes that the total election expenditure shall not exceed the maximum limit prescribed under Rule 90 of the Conduct of Election Rules, 1961. It would also amount to a corrupt practice under sec 123 (6) of R. P. Act, 1951.
      Q 31. What is the limit for election expenditure in a parliamentary constituency in bigger States, like, UP, Bihar, Andhra Pradesh, M.P?
      Ans. The limit for election expenditure is revised from time to time. At present the limit of expenditure for a parliamentary constituency in bigger states like U. P, Bihar, Andhra Pradesh, Madhya Pradesh is Rs. 40 lakhs.
      Q 32. What is the limit of such expenditure for an assembly constituency in these bigger States?
      Ans. The limit of election expenditure for an assembly constituency in the above bigger states is Rs. 16 lakhs.
      Q 33. What was the limit for the Parliamentary and Assembly constituencies in the above States at the time of the last general election in 2009?
      Ans. The limit of election expenses in the above bigger states at the time of 2009 general election was Rs. 25 lakhs for a Parliamentary constituency and Rs. 10 lakhs for an assembly constituency.
      Q 34. Are these limits uniform for all States? If not ,What is the lowest limit for a parliamentary constituency at present?
      Ans. No
      The maximum limits of election expenditure vary from State to State. The lowest limit at present for a parliamentary constituency is Rs. 16 lakhs for the constituency of Dadra and Nagar Haveli, Daman and Diu and Lakshadweep. The lowest limit for assembly constituency is Rs. 8 lakh in Goa, Manipur, Meghalaya, Mizoram, Nagaland, Sikkim, Tripura and Puducherry
      Q 35. Are the candidates required to file any account of election expenses?
      Ans. Under section 77 of the R.P.Act, 1951, every candidate at an election to the House of the People or State Legislative Assembly is required to keep, either by himself or by his election agent, a separate and correct account of all expenditure in connection with the selection incurred or authorised by him or his election agent between the date on which he has been nominated and the date of declaration of result, both dates inclusive. Every contesting candidate has to lodge a true copy of the said account within 30 days of result of the election.
      Q 36. Who is the authority to whom such account is to be lodged?
      Ans. In every state the account of election expenses shall be lodged by a contesting candidate with the District Election Officer of the district in which the constituency from which he contested lies. In the case of Union Territories, such accounts are to be lodged with the Returning Officer Concerned.
      Q 37. If a Candidate is contesting from more than one constituency, is he required to file separate accounts or only one consolidated account?
      Ans. If a candidate is contesting from more than one constituency, he has to lodge a separate return of election expenses for every election which he has contested. The election for each constituency is a separate election.
      Q 38. What is the penalty if a candidate does not file his account of election expenses?
      Ans.Under section 10A of the RP Act, 1951, if the Election Commission is satisfied that a person has failed to lodge an account of election expenses with the time and in the manner required by or under that Act and he has no good reason or justification for the failure, it has the power to disqualify him for a period of 3 years for being chosen as, and for being, a member of either House of Parliament or the Legislative Assembly or Legislative Council of a State.
      Q 39. What is the deadline after which no public meetings and processions can be taken out?
      Ans. As per Sec. 126 of R. P. Act, 1951, no public meetings and processions can be taken out during the period of 48 hours ending with the hour fixed for the conclusion of poll.
      Q 40. On the day of poll, can any one vote in the name of another person, even with his consent?
      Ans. No
      On the day of poll no one can vote in the name of another even with his consent. If he does so it would amount to impersonation which is an offence under Section 171 D of Indian Penal Code. The offence is punishable with imprisonment of either description which may extend to one year or with fine or both.
      Q 41. Can any one vote more than once, even if his name is included (wrongly) at more than one place?
      Ans. No
      No one can vote more than once even if his name is included at more than one place. If he does so he will be guilty of impersonation which will be punishable as above.
      Q 42. If you go to your polling station and find that some body else has impersonated for you and already voted in your name, can you vote in such circumstance?
      Ans. Yes
      If a person finds that someone else has already voted in his name, then also he will be allowed to vote. But his ballot paper will be marked as a Tendered Ballot Paper by the Presiding Officer. This will be kept separately in the prescribed cover, as per Rule 42 of the Conduct of Elections Rules, 1961.

    • Overseas Electors

      By ECI, in Overseas Electors,

      Q1. Who is an overseas (NRI) elector? Can an NRI settled in foreign land become an elector of electoral roll in India?
      Ans.- An overseas elector is a person who is a citizen of India and who has not acquired citizenship of any other country and is otherwise eligible to be registered as a voter and who is absenting from his place of ordinary residence in India owing to his employment, education or otherwise is eligible to be registered as a voter in the constituency in which his place of residence in India as mentioned in his passport is located. According to the provisions of Section 20A of the Representation of People Act, 1950, an NRI settled in foreign land can become an elector in electoral roll in India.
      Q2. Who is eligible to be registered as a voter?
      Ans.- Every Indian citizen who has attained the age of 18 years on the qualifying date i.e. first day of January of the year of revision of electoral roll, unless otherwise disqualified, is eligible to be registered as a voter in the roll of the part/polling area of the constituency where he is ordinarily resident.
      Q3. What is the relevant date for determining the age of 18 years? Can I get myself registered as a voter on the day when I have completed 18 years of age?
      Ans.- According to Section 14 (b) of the Representation of People Act, 1950 the relevant date (qualifying date) for determining the age of an applicant is the first day of January of the year in which the electoral roll is finally published. For example, if you have completed or are completing 18 years of age on any date from and after 2nd January 2013 but upto to 1st January 2014, you will be eligible for registration as a voter in the elector roll going to be finally published in January, 2014.
      Q4. Can a non-citizen of India become a voter in the electoral rolls in India?
      Ans.- No.  A person who is not a citizen of India is not eligible for registration as a voter in the electoral rolls in India. Even those who have ceased to be citizens of India on acquiring the citizenship of another country are not eligible to be enrolled in the electoral rolls in India.
      Q5. How can an overseas Indian (NRI) get registered / enrolled in the electoral roll?
      Ans.- He/she has to file an application for the purpose in prescribed Form 6A before the Electoral Registration Officer / Assistant Electoral Registration Officer of the constituency within which the place of ordinary residence of the applicant in India as given in his/her passport falls. The application accompanied by duly self attested copy of the relevant documents can be filed in person before the concerned Electoral Registration Officer / Assistant Electoral Registration Officer or sent by post addressed to him or can be filed online on website of Chief Electoral Officer of the concerned state or website of Election Commission of India. While filing Form 6A on line, the copy of the passport and copies of other necessary documents like visa should also be uploaded.
      Q6. What does a ‘passport’ mean in above question?
      Ans.-‘Passport’ means a passport issued by the Indian Government, in which visa endorsement has been made. It doesn’t mean necessarily the current passport, since in many cases the current passport may not contain details of the address in India, mentioned in the original passport but may contain the address in foreign land.
      Q7. From where Form 6A can be obtained ?
      Ans.- It can be downloaded from the website of Chief Electoral Officer of the concerned state or website of Election Commission of India. Form 6A is also available free of cost in Indian Missions in foreign countries. Besides, Booth Level Officers in every polling station area in India have been asked to distribute blank Form 6A to families of overseas Indians in India to send the same to persons living abroad.
      Q8. What documents are required to be enclosed with Form 6A?
      Ans.- One recent passport size coloured photograph, duly affixed in Form 6A, photo- copies of the relevant pages of the passport containing photograph, his address in India and all other particulars of the applicant and also the page of passport containing the valid visa endorsement.
       
      Q9. What other formalities are required to be fulfilled at the time of filing claim application?
      Ans.- If the application is sent by post, the photo-copy of each of the documents referred to in the answer to Question No. 8 above, should be duly self attested. If the application is submitted in person before the Electoral Registration Officer / Assistant Electoral Registration Officer, the original passport should be produced for verification.
      Q10. Who is competent to verify claim applications and objections?
      Ans.- The Electoral Registration Officer / Assistant Electoral Registration Officer of the concerned constituency.
      Q11. From where the postal address of the Electoral Registration Officers can be obtained ?
      Ans.- Postal addresses of all Electoral Registration Officers are available on the website of Election Commission of India / Chief Electoral Officers of respective State / Union Territory (link to which has been provided on the Election Commission of India website). They can also be obtained from Indian Missions in Foreign countries.
      Q12. If I apply on line, whether I need to send by post to the Electoral Registration Officers address, signed copy of the Form 6A along with required documents.
      Ans.- Yes, it is necessary to send signed copy of Form 6A and self attested copies of requisite documents mentioned in answer to Question No. 8 above.
      Q13. Where will be the notice of hearing sent by Electoral Registration Officer?
      Ans.- The Electoral Registration Officer will send notice at the address of applicant in the country of his current residence, as informed by him and it will be considered as due service of notice to the applicant.
      Q14. Is personal appearance of applicant or hearing parties necessary? If yes, how will the hearing be conducted?
      Ans.- Personal appearance or hearing is not necessary in each case. On receipt of Form 6A, the Electoral Registration Officer shall display a copy of the said Form on his notice board inviting objections, if any, within 7 days time. The Electoral Registration Officer may also ask the concerned Booth Level Officer to verify with the family members / relatives or the neighbours, if any, the information provided by the applicant.
      If Form 6A is complete in all respects and copies of all relevant documents enclosed and no person has objected within 7 days stipulated time, the Electoral Registration Officer can order inclusion of name in the electoral roll.
      In case there is an objection to the claim in Form 6A for inclusion of name, the Electoral Registration Officer shall designate and authorize an officer from the Indian Mission at that particular country to which the applicant belongs, to hear the applicant for the objection raised. If the objector is also available there then both the parties are heard. Such designated officer of the Indian mission will send a report to the Electoral Registration Officer to enable him to take decision in the case. In no case, the personal appearance of the applicant/objector living abroad shall be required by the ERO in India.
      Q15. Where can be the list of claims and objections seen?
      Ans.- It can be seen on the website of the Chief Electoral Officer of the State concerned. It can also be seen on the notice board at the office of the Electoral Registration Officer.
      Q16. What is the procedure of verification of self attested documents submitted by an overseas Indian (NRI) alongwith his application in Form 6A ?
      Ans.- As soon as Electoral Registration Officer receives Form 6A alongwith copies of self attested documents, he will send Booth Level Officer of the concerned polling area for field verification. Booth Level Officer will visit the home address mentioned in the passport of the applicant. He will enquire from the relations of the applicant, if any, to verify the self attested copies of documents and give a declaration to the effect. In those cases where no relative is available or no relative is willing to give declaration for verification of documents, or Electoral Registration Officer is not satisfied with verification of documents by the relatives, the documents will be sent for verification to the concerned Indian Mission in the country where the applicant resides.  The officer in Indian Mission authorized to verify the claims application will take further necessary action as mentioned in answer to Question No. 14 above.
      Q17. How will an overseas Indian (NRI) know that his/her name is included in the electoral roll?
      Ans.- The decision of the Electoral Registration Officer will be communicated to the applicant by post on his address in the foreign country given by him in Form 6A and also by SMS on the mobile number given by him in Form 6A. Electoral rolls are also available on the website of the Chief Electoral Officer of the State concerned and can be seen by anybody.
      Q18. Where the entries pertaining to overseas (NRI) elector find place in the electoral roll?
      Ans.- Name of overseas elector is included in a separate section for “Overseas Electors” which is the last section of the roll of that particular part / polling station area of the constituency in which his place of residence in India as mentioned in his passport is located.
      Q19. How can corrections be made if there are some mistakes in the entries in the electoral roll pertaining to overseas (NRI) electors?
      Ans.- For correction of mistakes in electoral rolls, an application in Form-8 is to be submitted to the Electoral Registration Officer concerned.
      Q20. Who can object to the inclusion of names in electoral rolls?
      Ans.- Any person who is a  voter in the concerned  constituency may object to the inclusion of names in electoral roll on the ground that the person whose names is included or is proposed to be included is not eligible to be registered as a voter in that constituency. An objection can be made in Form 7 to the concerned Electoral Registration Officer / Assistant Electoral Registration Officer along with the relevant proof.
       
      Q21. Whether Electoral Registration Officer is to be informed of the change in current residential address of the overseas (NRI) electors in the country of his/her residence?
      Ans.- Yes. It is the responsibility of the overseas elector to keep the Electoral Registration Officer informed of the change in residential address in the country of his/her residence.
      Q22. Whether Electoral Registration Officer is to be informed when the overseas (NRI) elector returns to India and becomes ordinarily resident in India?
      Ans.- Yes. An overseas elector must do so. In such a case, the person can then be registered as a general elector at the place where he is ordinarily resident in India.
      Q23. How can an overseas (NRI) elector whose name is enrolled in the electoral roll exercise his/her franchise?
      Ans.- After enrolment, an overseas (NRI) elector will be able to cast his vote in an election in the Constituency, in person, at the polling station provided for the part where he is registered as an overseas (NRI) elector.
      Q 24. Is an overseas (NRI) elector issued an EPIC ?
      Ans. – An overseas (NRI) elector is not issued an EPIC as he is allowed to cast his vote in an election in the constituency, in person at the polling station on production of his original passport.
      Q25. Whether the overseas (NRI) elector should surrender EPIC, if already issued to him, in India ?
      Ans.- Yes, the overseas elector should surrender EPIC, if already issued to him, in India, alongwith submission of Form 6 A.
      Q 26. When can one get registered in electoral roll? Is enrollment is on throughout the year ?
      Ans.- The Election Commission normally orders revision of existing electoral roll every year, sometime in the months of September to October and such revised rolls are finally published in first week of January of the coming year. One can submit claim application
       
      (Form 6A) during period for lodging claims and objections to Electoral Registration Officer / Assistant Electoral Registration Officer or Designated Officer. Even after final publication, the rolls are updated continuously and one can get registered anytime during the continuous updation by filing a claim application to Electoral Registration Officer / Assistant Electoral Registration Officer.
      Q.27  Can one be enrolled at more than one place?
      Ans.- No. A person cannot be enrolled as a voter at more than one place in view of the provisions contained under Sections 17 and 18 of Representation of People Act, 1950. Likewise, no person can be enrolled as an elector more than once in any electoral roll. Any person while applying for fresh enrolment, makes a statement or declaration whether his / her name is already included in the electoral roll of any other constituency, and if such statement/declaration is false and which the applicant either knows or believes to be false or does not believe to be true, he is liable to be punished under section 31 of the Representation of the People Act, 1950.
      Q.28  If I have a complaint against the order of Electoral Registration Officer, to whom I should make an appeal.
      Ans.- During the period of revision, you can file an appeal to the District Election Officer. In the case of application during the process of continuous updation, such appeal against any order of Electoral Registration Officer will lie before the District Magistrate / Additional District Magistrate / Executive Magistrate / District Collector of the District concerned. A further appeal against the order of Appellate Authority will lie before the Chief Electoral Officer of the State.
      Q. 29 Whether there is any minimum period for which one should be out of country so as to apply for registration as overseas elector?
      Ans.- No such period is prescribed.
       

    • Q.1. Is it necessary for an association to get registered by the Election Commission?
      Ans. No
      It is not necessary for every association to get registered by the Election Commission. Only an association or body of individual citizens of India calling itself a political party and intending to avail itself of the provisions of Part-IV-A of the Representation of the People Act, 1951, (relating to registration of political parties) is required to get itself registered with the Election Commission of India.
      Q.2. What are the benefits of registration with the Election Commission of India?
      Ans. The candidates set up by a political party registered with the Election Commission of India will get preference in the matter of allotment of free symbols vis-à-vis purely independent candidates. Further, registered political parties, in course of time, can get recognition as `State Party’ or National Party’ subject to the fulfillment of the conditions prescribed by the Commission in the Election Symbols (Reservation and Allotment) Order, 1968, as amended from time to time. If a party is recognised as a State Party’, it is entitled for exclusive allotment of its reserved symbol to the candidates set up by it in the State of States in which it is so recognised, and if a party is recognised as a `National Party’ it is entitled for exclusive allotment of its reserved symbol to the candidates set up by it throughout India. Recognised `State’ and `National’ parties need only one proposer for filing the nomination and are also entitled for two sets of electoral rolls free of cost and broadcast/telecast facilities over Akashvani/Doordarshan during general elections.
       
      Q.3. What is the procedure for registration?
      Ans. An application for registration is to be submitted to the Secretary, Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001 in the proforma prescribed by the Commission. The Performa is available on request by post or across the counter from the office of the Commission. The proforma and necessary guidelines are also available on the Commission's website under the main heading Judicial References, sub-heading Political Party and sub-sub-heading Registration of Political Parties(Click Here). The same can be downloaded from there also. The application should be neatly typed on the party’s letter head, if any, and it should be sent by registered post or presented personally to the Secretary to the Election Commission within thirty days following the date of formation of the party.
      2. The application must be accompanied by the following documents/information:-
      (i) A demand draft for Rs. 10,000/- (Rupees Ten Thousand Only) on account of processing fee drawn in favour of Under Secretary, Election Commission of India, New Delhi. The processing fee is non-refundable.
      (ii) A neatly typed/printed copy of the memorandum/rules and regulations/Constitution of the Party containing a specific provision as required under sub-section (5) of Section 29A of the Representation of the People Act, 1951 in the exact terms, which reads "---------------(name of the party) shall bear true faith and allegiance to the constitution of India as by law established, and to the principles of socialism, secularism and democracy and would uphold the sovereignty, unity and integrity of India". The above mandatory provision must be included in the text of party constitution/rules and regulations/memorandum itself as one of the Articles/clauses.
      (iii) The copy of the party Constitution should be duly authenticated on each page by the General Secretary/President/Chairman of the Party and the seal of the signatory should be affixed thereon.
      (iv) There should be a specific provision in the Constitution/rules and regulations/memorandum of the party regarding organizational elections at different levels and the periodicity of such elections and terms of office of the office-bearers of the party.
      (v) The procedure to be adopted in the case of merger/dissolution should be specifically provided in the Constitution/rules and regulations/memorandum.
      (vi) Certified extracts from the latest electoral rolls in respect of at least 100 members of the party (including all office-bearers/members of main decision-making organs like Executive Committee/Executive Council) to show that they are registered electors.
      (vii) An affidavit duty signed by the President/General Secretary of the party and sworn before a First Class Magistrate/Oath Commissioner)/ Notary Public to the effect that no member of the party is a member of any other political party registered with the Commission.
      (viii) Individual affidavits from at least 100 members of the party to the effect that the said member is a registered elector and that he is not a member of any other political party registered with the Commission duly sworn before a First Class Magistrate/Oath Commissioner)/Notary Public. These affidavits shall be in addition to the furnishing of certified extracts of electoral rolls in respect of the 100 members of the applicant party mentioned at (vi) above.
      (ix)Particulars of Bank accounts and Permanent Account Number, if any, in the name of the party.
      (x)Duly completed CHECK LIST alongwith requisite documents prescribed therein.
      3. The application along with all the required documents mentioned above should reach the Secretary to the Commission within 30 days following the date of formation of the party.
      4. Any application made after the said period will be time-barred.
      Q.4. What are the criteria for recognition of a party?
      Ans. A political party shall be treated as a recognised political party in a State, if and only if either the conditions specified in Clause (A) are, or the condition specified in Clause (B) is, fulfilled by that party and not otherwise, that is to say-
      (A) that such party –
      has been engaged in political activity for a continuous period of five years; and
      has, at the last general election in that State to the House of the People, or, as the case may be, to the Legislative Assembly of the State, returned-
      either ( i ) at least one member to the House of the People for every twenty-five members of that House or any fraction of that number from that State;
      or (ii) at least one member to the Legislative Assembly of that State for every thirty members of that Assembly or any fraction of that number;
      (B) that the total number of valid votes polled by all the contesting candidates set up by such party at the last general election in the State to the House of the People, or as the case may be, to the Legislative Assembly of the State, is not less than six per cent of the total number of valid votes polled by all the contesting candidates at such general election in the State.
      2. The conditions in Clause (A) or Clause (B) above shall not be deemed to have been fulfilled by a political party, if a member of the House of the People or the Legislative Assembly of the State becomes a member of that political party after his election to that House or, as the case may be, that Assembly.
      3. 'State’ includes the National Capital Territory of Delhi and the Union Territory of Pondicherry.

      4. If a political party is treated as a recognised political party in four or more States, it shall be known as a `National Party’ throughout the whole of India, but only so long as that political party continues to fulfill thereafter the conditions for recognition in four or more States on the results of any subsequent general election either to the House of the People or to the Legislative Assembly of any State.
      5. If a political party is treated as a recognised political party in less than four States, it should be known as a `State Party’ in the State or States in which it is so recognised, but only so long as that political party continues to fulfill thereafter the conditions for recognition on the results of any subsequent general election to the House of the People or, as the case may be, to the Legislative Assembly of the State, in the said State or States.

    • Q 1. Who is responsible for the counting of votes and declaration of result of an election?
      Ans. The Returning Officer
      According to Sec. 64 of the R. P. Act, 1951, votes are counted by or under the supervision / direction of the Returning Officer of the Constituency. When the counting is completed, the Returning officer declares the result as per provisions of Sec. 66 of R. P. Act, 1951.
      Q 2. After the declaration of results in all constituencies, which authority will constitute the new Lok Sabha – President or the Election Commission?
      Ans. Election Commission of India (ECI)
      According to Sec. 73 of the R. P. Act, 1951, after the results of all Parliamentary constituencies are declared, the Election Commission will constitute the new Lok Sabha by notifying in the official gazette, the names of the elected members.

    • How To Register to Vote
      Election commission of India offers online voter registration for Indian citizens who have attained the age of 18 on the qualifying date (1st of January of the year of revision of electoral roll). Citizen, can enroll himself/herself as General Voter and fill Form 6 online at National Voters' Service Portal. Registered voters should also check their enrollment status
      Voter Registration Status
      Visit https://electoralsearch.in/ to see if you are registered to vote. If your name appears in the list, you are eligible to vote, otherwise you need to register to vote. Visit https://www.nvsp.in/ for voter registration.
      Register online to Vote
          General Voters need to fill Form 6 (Link to online form). This form is also for ‘First time voters’ and ‘voters who have shifted to another constituency’
          NRI Voter need to fill form 6A (Link to online form)
          For Deletion or Objection in electoral roll fill form 7 (link to online form)
          Please fill Form 8 (Link to online form) for any change in (Name, Photo, Age, EPIC Number, Address, Date of birth, Age, Name of relative, Type of relation, Gender).
          In case of shifting from one place of residence to another place of residence within the same constituency please fill Form 8A (Link to online form).
      Please note : Voters need to fill Form 6 (Link to online form) if they are shifting from one constituency to another. For more information, please see the Voter Guide on http://ecisveep.nic.in/
      Deadlines and Key Dates
      Voter list is continuously updated till the last date of filing of nominations by the candidate. This is approximately 3 weeks before the polling date. The exact polling dates will be available on eci.gov.in, after announcement.
      Requirements for registering to vote
      You can enroll as a Voter if you:
        are an Indian citizen.   have attained the age of 18 years on the qualifying date i.e. 1st of January of the year of revision of electoral roll.   are ordinarily resident of the part/polling area of the constituency where you want to be enrolled.   are not disqualified to be enrolled as an elector. If you meet the above criteria please visit nvsp.in to register online.
       

ECI Main Website

ECI Main websiteThe Election Commission of India is an autonomous constitutional authority responsible for administering election processes in India. The body administers elections to the Lok Sabha, Rajya Sabha, State Legislative Assemblies in India, and the offices of the President and Vice President in the country. The Election Commission operates under the authority of Constitution per Article 324, and subsequently enacted Representation of the People Act. 

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

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