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Current Issues

  

1,069 files

  1. Result of the election to the House of the People in respect of 8–Vellore Parliamentary Constituency of Tamil Nadu

    Result of the election to the House of the People in respect of 8–Vellore Parliamentary Constituency of Tamil Nadu

    296 downloads

    Submitted

  2. Special Summary Revision of Electoral Rolls with reference to 01.01.2020 as the qualifying date-Electors Verification Program (EVP)- Detailed Guidelines thereof- regarding.

    By E-mail / Speed Post
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No. 23/LET/ECI/FUNC/ERD-ER/2019                                                                                                                                                  Dated: 02ndAugust, 2019
    To,
     
                The Chief Electoral Officers of all States/UTs
                (Except Haryana, Jharkhand and Maharashtra)
     
    Subject: -Special Summary Revision of Electoral Rolls with reference to 01.01.2020 as the qualifying date-Electors Verification Program (EVP)- Detailed Guidelines thereof- regarding.
    Reference: 1. Commission’s letters of even number both dated 25th July, 2019 on the above subject.
                       2. Commission’s letter of even number dated 31st July 2019.
    Sir/Madam,
                I am directed to refer to the Commission’s above mentioned letters and to send herewith detailed guidelines for conduct of Electors Verification Program(EVP) for improvement of health of Electoral Rolls and enrolment of all eligible citizens during Special Summary Revision,2020by verification/authentication of electors’ details through crowd sourcing and verification through field inputs by BLOs:
    1.    Period of EVP: from 16thAugust 2019 to 30thSeptember, 2019.
     
    2.    The objectives of the EVP are:
    (i)        To verify elector’s details and indicate corrections in details,if any, including Photograph and authenticationof entry
    (ii)      To obtain details of family membersand verifying their entries
    (iii)     To obtain contact details/ GIS Coordinates (With Smart Phone) to provide better Electoral Services.
    (iv)     To obtain inputs about existing/ probable Polling Stations
    (v)      To improve health of electoral Roll

    529 downloads

    Submitted

  3. Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date - Elector Verification Programme - regarding.

    By e-mail/Speed Post
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol. III)
    Dated: 31stJuly, 2019
    To
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand and Maharashtra)
     
    Subject: -        Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as qualifying date - regarding.
     
    Sir/Madam,
    I am directed to refer to the Commission’s two letters of even no. both dated 25.07.2019 on the subject cited communicating schedule for the SSR of Photo Electoral Rolls w.r.t. 01.01.2020 as qualifying date and detailed instructions/guidelines for pre-revision and revision activities. As mentioned, the Commission has directed to launch a special Electors Verification Programme (EVP) during the pre-revision period in a campaign mode with the help of comprehensive SVEEP.
    2.         In this connection, a Video Conferencewas conducted by Dr. SandeepSaxena, Sr. DECwith all CEOs (except Maharashtra, Haryana and Jharkhand) on 30.07.2019 in which all active points, expected outcomes and processes were discussed, in detail.
    3.         Based on suggestions received from CEOs,the Commission has decided that the Electors Verification Programme (EVP)will be conducted from 16.08.2019 to 30.09.2019. The Commission has directed that during period 01.08.2019 and 15.08.2019, following activities will be completed:-
    ·         For educating citizens, leaders and other stakeholders, SVEEP plan with appropriate radio jingles, posers etc. will be prepared and it may go live in media at the time of launch.
    ·         DEOs and CEOs may hold meetings with political parties and other stakeholders to brief them about EVP and invite them to extend their full cooperation.
    ·         CSCs and Voter facilitation centreswill be established to give facility for verification to citizens. As per the directives of the Commission contained in letter No. 23/CSC/2019 dated 27thMarch, 2019, CSCs have been approved for empanelment. However, wherein CSCs are not available or any other state specific centres are performing better, CEOs are empowered to consider them along with CSCs to provide similar citizen services. After meetings with CSCs/  othercentres, the reasonable rates and terms conditions will be determined by CEOs, for providing various services to citizens, as already approved by the Commission for CSC. CEOs will ensure that there would be one centre for each villagePanchayat. A list of such identified facilitation centres may be published and displayed on website prominently for better outreach.
    ·         Wherever internet/mobile connectivity is poor orCSCs/facilitation centers/ are not available in sufficient number, CEOs are permitted to use services of volunteersto collect electors information for EVP through registered handheld devices (owned by them or provided by CEO and DEO). CEOs are authorized to do so under intimation to the Commission after due diligence in their selection. However, verification will be done by BLOs only.
    ·         Cascaded training to DEOs, AERO, election officers, BLO supervisors and BLOs may be conducted between 6th to 12th August, 2019 using ACLMT, DLMT and SLMT. SLMTs will be trained by ECI(IT and ER division) between 02.08.2019 to 05.08.2019 through Video Conference.
    ·         District Contact Centresmay be activated by 15.08.2019. The staff at DCC, CSCs and selected volunteers, if any,  would also be given suitable orientation for effective implementation during this period.
    ·         BAG, local authorized, RWA campus ambassadors may be actively involved for sensitization and mobilization activities under EVP. They may be involvedfor collection of information, however, verification will be done by BLOs only.
    ·         For the sake of accuracy (avoiding mistakes on data entry by DEO at ERO office) to the possible extent,information collection and verification etc. may be done digitally. Therefore, tech savvy BLOs may be selected by DEOs and EROs under guidance of CEOs and theymay be used for verification.
     
    4.      It is further directed to undertake identification and appointment of representatives of political parties at state level, district level and AC level and to ensure that political parties appoint BLAs for booth level through NVSP.
    5.      The political party representatives at AC, district and booth level (BLA), will be given “view only” facility on NVSP under their representative login, wherein they would be able to see the programme/information relating to ER activitiessuch as Form 9, 10, 11, 11a, lists of objections and orders passed by ERO, within the period where objections can be raised. This would keep political parties informed will in time.
    6.      The Commission has further directed that names of electors deleted till the date of draft publication shall be conspicuously displayed on websites of CEOs and DEOs and also the concerned elector shall be informed, well in time,  so that he/she may have sufficient time to make appeal, if needs so be.
     
    Yours faithfully
     
    (NARENDRA N. BUTOLIA)
    PRINCIPAL SECRETARY
     
     

    456 downloads

    Submitted

  4. Commission’s letter to Shri Karan Avtar Singh, Chief Secretary, Govt. of Punjab

    Non compliance of the Order of the Election Commission regarding Sh. Kunwar Vijay Pratap Singh, IPS

    214 downloads

    Submitted

  5. Special Summary Revision of Photo Electoral Rollsw.r.t. 01.01.2020 as the qualifying date - Programme - regarding.

    By e-mail/Speed Post
     
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol.-III)
       Dated: 25th July, 2019
    To,
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand and Maharashtra)
     
    Subject: -        Special Summary Revision of Photo Electoral Rollsw.r.t. 01.01.2020 as the qualifying date - Programme - regarding.
     
    Sir/Madam,
    I am directed to state that as per existing policy, revision of electoral rolls with reference to 1st January of the coming year as the qualifying date is done in later part of each year in all States/UTs (normally in the last quarter of a year) so that final publication of the electoral rolls could be made in the first week of January of the succeeding year. The revision schedule is prepared in such a manner that the electoral rolls are finally published much before National Voters’ Day (25th January of every year) so that EPICs generated for new electors especially young voters ( 18-19 years)  can be distributed to them in ceremonial manner on the day of NVD . The Commission, taking all aspects into consideration, has directed to undertake Special Summary Revision of Photo Electoral Rolls of intensive nature w.r.t. 01.01.2020 as qualifying date in all the States/UTs (except Haryana, Jharkhandand Maharashtra) as per the schedule below:-
     
    S.No.
    Activity
     
    Period
     
    Pre- Revision activities
      1.
    Improvement in the health of Electoral Roll in campaign mode:-
    (a.) Removal of DSEs, logical errors, checking of photo quality of elector
    (a.)     Electors Verification Programme (EVP) in a campaign mode with the help of SVEEP. During the programme, the citizens may be encouraged to come forward and authenticate existing elector’s details relating thereto, by giving copy of one of the following documents:-
    1.      Indian Passport
    2.      Driving License, or
    3.      Aadhar
    4.      Ration card
    5.      Any other document as approved by the Commission.
    (c.) The citizens will verify their electoral details through “Voter helpline” mobile app, NVSP portal, by visiting Common Service Centres (CSCs) or submitting a hard copy of filled up forms through BLOs to EROs.
    (d.) Information/details of un-enrolled citizens/dead/shifted electors etc; to be collected through crowd sourcing. The citizens will give the details through abovementioned sources.
     
     
    01.08.2019 (Thursday) to 31.08.2019 (Saturday)
     
     
    2.
    House to house verification by BLOs:-
    a.       H2H verification through BLOs, where BLOs would verify the information/details collected from citizen through crowd sourcing as well as verification of the same.
    b.      BLOs would also collect information/details of un-enrolled/dead/shifted electors.
    01.09.2019( Sunday) to 30.09.2019 (Monday)
    3.
    ·         Recasting of Section/Parts,
    ·         Standardization of addresses
    ·         capturing of GIS location of PS,
    ·         Exploration of Alternate Polling Station Locations and confirmation of AMF.
    ·         Collection of Data/information to be done by BLOs and verification is to be done by AEROs/EROs/DEOs and Roll Observers. Finalisation of  proposed restructuring of section/part boundaries location of polling stations and getting approval of list of polling stations from the Commission thereafter
    ·         Updation of age-cohort wise projected population.
    16.09.2019(Monday) to 15.10.2019(Tuesday)
    RevisionActivities
    4.
    Publication of Integrated draft electoral roll
    15.10.2019(Tuesday)
    5.
    Period for filing claims & objections
    15.10.2019 (Tuesday) to
    30.11.2019(Saturday)
    6.
     
     
    Special campaign dates
     
     
    02.11.2019 (Saturday) &
    03.11.2019 (Sunday)
    09.11.2019 (Saturday) &
    10.11.2019 (Sunday)
    7.
    Disposal of claims and objections
    By 15.12.2019 (Sunday)
    8.
    Checking of health parameters and obtaining Commission’s permission for final publication
    By 25.12.2019(Wednesday)
    9.
    Updating database and printing of supplements
    By 31.12.2019(Tuesday)
    10.
    Final publication of electoral roll
    01.01.2020(Wednesday) to 15.01.2020 (Wednesday) as decided by the Commission.

    398 downloads

    Submitted

  6. Form 7A - General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    Form 7A -  General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    315 downloads

    Submitted

  7. General Elections to State Legislative Assemblies of Haryana & Maharashtra - Advisory for Transfer/Posting of officers connected with conduct of elections - regarding.

    The term of existing State Legislative Assemblies of Haryana & Maharashtra is upto 2nd November, 2019 and 9th November, 2019, respectively.
    2. To ensure free and fair election, the Commission has been following a consistent policy to the effect that officers directly connected with conduct of elections in an election going State/UT are not posted in their home districts or places where they have served for considerably long period. Keeping this in view, detailed transfer/posting instructions were issued vide letter of even number dated 16th January, 2019 in respect of the General Election to House of the People (Lok Sabha),2019 and State Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha and Sikkim. (copy enclosed).
    3. Accordingly, it is hereby advised that in respect of all government officers directly connected with the conduct of elections the following may be ensured
     that she/he is not posted in her/his home district that she/he has not completed three years in that district during last four (4.) years or would be completing 3 years on or before 31st October, 2019. that no DEO/RO/ARO/Poiice inspectors/Sub-inspector or above is posted back or allowed to continue in the AC/district where he/she was posted during the General/Bye elections held in the Assembly/Parliamentary Constituency prior to 31st October, 2017. that the officers/officials against whom the Commission had recommended disciplinary action in past and which is pending or which has resultedin a penalty or the officers who have been charged for any lapse in any election or election related work in the past, may not be assigned any election related duty. Further, any officer, who is due to retire within the coming six months, shall not be associated with any election related duty. 4. The Commission's aforesaid advisory may be brought to notice of all concerned for strict and timely compliance.

    342 downloads

    Submitted

  8. 2nd Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date - Programme - regarding.

    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/LET/ECI/FUNC/ERD-ER/2019
    Dated: 11th July, 2019
    To
         The Chief Electoral Officers of
    Haryana, Chandigarh, and Maharashtra, Mumbai.  Subject: -2ndSpecial Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date - Programme - regarding.
    Sir/Madam,
    I am directed to state that the Commission, taking all aspects into consideration especially the impending general election to the Legislative Assembly in the States and with a view to providing further opportunity to un-enrolled eligible persons to get their names registered in the electoral roll so that they are not deprived of voting in elections and to improve the health of the electoral roll at the same time, has directed to undertake 2nd Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date in the poll going States, namely Haryana and Maharashtra as per the schedule below:-
    Sl.No.
    Revision Activities
    Date/Period
    1.
     Publication of Integrated draft electoral roll
    On 15.07.2019(Monday)
    2.
     Period for filing claims & objections
    From 15.07.2019(Monday) to
    30.07.2019(Tuesday)
    3.
     Special Campaign Dates
    20.07.2019 (Saturday) &
    21.07.2019 (Sunday) 
    27.07.2019 (Saturday) &
    28.07.2019 (Sunday) 
    4.
     Verification by Supervisors/AERO/ERO
    By 05.08.2019 (Monday)
    5.
     Disposal of claims and objections
    By 13.08.2019 (Tuesday) 
    6.
     
     Super-checking by Dy. DEO/DEO/ Roll Observer/CEO
     Updating database and printing of supplements
    By 16.08.2019(Friday)
    7.
     Final publication of electoral roll
    On 19.08.2019 (Monday) 

    159 downloads

    Submitted

  9. Notification for General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    Notification for General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    394 downloads

    Submitted

  10. Application of Model Code of Conduct - General Election from 96 - Patkura Assembly Constituency of the State Legislative Assembly of Odisha and 8-Vellore Parliamentary Constituency of Tamil Nadu - reg.

    Application of Model Code of Conduct - General Election from 96 - Patkura Assembly Constituency of the State Legislative Assembly of Odisha and 8-Vellore Parliamentary Constituency of Tamil Nadu - reg.

    264 downloads

    Submitted

  11. General Election from 96- Patkura Assembly Constituency of the State Legislative Assembly of Odisha and 8-Vellore Parliamentary Constituency of Tamil Nadu-Release of funds under MPs'/MLAs' Local Area Development Scheme

    General Election from 96- Patkura Assembly Constituency of the State Legislative Assembly of Odisha and 8-Vellore Parliamentary Constituency of Tamil Nadu-Release of funds under MPs'/MLAs' Local Area Development Scheme.

    159 downloads

    Submitted

  12. Submitted

  13. GENERAL ELECTION TO THE 17th LOK SABHA, 2019 - LIST OF MEMBERS ELECTED

    GENERAL ELECTION TO THE 17th LOK SABHA, 2019 - LIST OF MEMBERS ELECTED

    46,342 downloads

    Submitted

  14. Memorandum submitted by 22 Political Parties regarding process to be followed for counting of VVPAT Slips in General Elections-2019 reg.

    Memorandum submitted by 22 Political Parties regarding process to be followed for counting of VVPAT Slips in General Elections-2019 reg.

    1,529 downloads

    Submitted

  15. Urgent Plea for safeguarding of Electronic Voting Machine reg.

    Urgent Plea for safeguarding of Electronic Voting Machine reg.

    472 downloads

    Submitted

  16. FAQs On COUNTING OF POSTAL BALLOT PAPER AND EVMs

    0 downloads

    Submitted

  17. Carrying of Mobile Phone by Returning Officer/Assistant Returning Officer inside the Counting Hall - OTP

    No. 464/INST/EPS-2019                                                                               Dated:  21st May, 2019
     
    To
    The Chief Electoral Officer of,
    All the States/Union Territories.
     
    Subject:       Carrying of Mobile Phone by Returning Officers/ Assistant Returning Officers inside the Counting Hall – reg.
    Reference:    1. The ECI’s instruction No.470/INST/2014-EPS, dated 8th May, 2014.
                         2. The ECI’s instruction No.470/INST/2014-EPS, dated 15th May, 2014. 
     Sir/Madam,
                        I am directed to invite your attention to the Commission’s instructions referred above and to state that in view of inception of Electronically Transmitted Postal Ballot Paper System (RTPBS) wherein One-Time Password (OTP) is received on mobile phones, the Commission has directed that on the day of counting,
    (i)  Only that mobile phone of the RO/ARO/Counting supervisor/s, linked to ETPBS, to be used to receive ‘OTP’ to log into ETPBS to start counting thereof have to be brought inside the counting hall;
    (ii)   The mobile handsets will be switched on only to receive ‘OTP’ and be switched off once the system is logged on to ETPBS;
    (iii)   Inside the counting hall, such mobile handsets are to be kept in the custody of ARO/RO/Observer, whosoever is the senior most officer in the Counting Hall for ETPBS counting, in switched off mode till the counting is over.
    (iv)  In case login is closed for some reasons, Counting Supervisor can get the mobile from the officer to whom the mobile set was submitted to receive OTP once again for enabling him to re-login, and after re-login, he should return the mobile to same officer in switched off mode.
    (v)   A declaration be got signed by all users separately about Dos and Don’ts for mobile usage.
    (vi)   Specific permission be sought from concerned CEO for number of users in each case with the requisite mobile phone numbers being used. Mobile phones are to be allowed inside the Counting hall for all such users.

    363 downloads

    Submitted

  18. GENERAL ELECTION TO LOK SABHA, 2019 and LEGISLATIVE ASSEMBLY OF ANDHRA PRADESH, ARUNACHAL PRADESH, ODISHA and SIKKIM, 2019- TIMING OF COUNTING OF VOTES

    GENERAL ELECTION TO LOK SABHA, 2019 and LEGISLATIVE ASSEMBLY OF ANDHRA PRADESH, ARUNACHAL PRADESH, ODISHA and SIKKIM, 2019- TIMING OF COUNTING OF VOTES 

    1,774 downloads

    Submitted

  19. Submitted

  20. LIST OF CONTESTING CANDIDATES FOR THE SEVENTH (7) PHASE OF ELECTIONS (FORM 7A) - CORRIGENDUM

    LIST OF CONTESTING CANDIDATES FOR THE SEVENTH (7) PHASE OF LOK SABHA ELECTIONS, 2019 (FORM 7A) - CORRIGENDUM

    5,859 downloads

    Submitted

  21. LIST OF CONTESTING CANDIDATES FOR THE SEVENTH (7) PHASE OF ELECTIONS (FORM 7A)

    LIST OF CONTESTING CANDIDATES FOR THE SEVENTH (7) PHASE OF ELECTIONS (FORM 7A)

    3,701 downloads

    Submitted

  22. General Election to Lok Sabha, 2019 - Transfer and Posting of Officers in West Bengal-Reg.

    General Election to Lok Sabha, 2019 - Transfer and Posting of Officers in West Bengal-Reg.

    2,013 downloads

    Submitted

  23. Prohibition on campaign etc from 10pm on 16.5.19 till the conclusion of poll on 19.5.2019 in nine PCs of phase 7 in West Bengal

    Prohibition on campaign etc from 10pm on 16.5.19 till the conclusion of poll on 19.5.2019 in nine PCs of phase 7 in West Bengal

    1,265 downloads

    Submitted

  24. Commission's Order dated 12th May, 2019 to Shri Giriraj Singh, Leader of Bharatiya Janata Party

    Commission's Order to
    Shri Giriraj Singh,
    Leader of Bharatiya Janata Party

    2,449 downloads

    Submitted

  25. General Election to Lok Sabha, 2019- Star Campaigner of Congress State of MP-reg.

    General Election to Lok Sabha, 2019- Star Campaigner of Congress State of MP-reg.

    1,360 downloads

    Submitted

  

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. 

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