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Current Issues

  

1,087 files

  1. Revised schedule for Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Electors Verification Programme (EVP)- regarding.

    By e-mail/Speed Post
     
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol.-III)
          Dated:12thOctober, 2019
     
     
    To,
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand, Jammu & Kashmir and Maharashtra)
     
    Subject: -   Revised schedule for Special Summary Revision of Photo Electoral Rollsw.r.t. 01.01.2020 as the qualifying date and Electors Verification Programme (EVP)- regarding.
    Reference:- 
       1.  Letter Nos.23/LET/ECI/FUNC/ERD-ER/2019, dated 25.07.2019
       2.  Letter No.23/2019-ERS (Vol.-III), dated 31.07.2019
       3.  Letter No.23/LET/ECI/FUNC/ERD-ER/2019, dated 02.08.2019
       4.  Letter No.23/2019-ERS (Vol.-III), dated 09.08.2019
       5.  Letter No.23/2019-ERS (Vol.-III), dated 30.08.2019, and
       6.  Letter No.23/2019-ERS (Vol.-III), dated 28.09.2019
    Sir/Madam,
    I am directed to refer to the Commission’s letters mentioned above on the subject cited whereby schedule for the Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 and Electors Verification Programme (EVP) along with the necessary instructions/guidelines were communicated. The commission has reviewed the progress of EVP. It has been observed that the progress of EVP is considerably slow and verification/authentication of large number of electors is yet to be done. Large numbers of Forms are also being received for inclusion/deletion/correction, which are to be disposed of before draft publication. The Commission has also received requests from CEOs for more time to complete the remaining work.
    2.         Keeping in view the position mentioned above, the Commission has decided to extend the period for completion of EVP and accordingly changed the schedule of SSR, 2020, as per the table given below. As general election to the Legislative Assembly of Delhi is due in the first quarter of next year, a separate schedule has been fixed for EVP and SSR, 2020 in Delhi.
    S. NO.
    Activity
    Period
    Delhi
    Remaining states
    1.
    EVP and other pre-revision activities including rationalization of polling stations.
    To be extended upto 31st October, 2019 (Thursday)
    To be extended upto 18th November, 2019 (Monday)
    2.
    Publication of Integrated draft electoral roll
    By 15th November, 2019 (Friday)
    By 25th November, 2019 (Monday)
    3.
    Period for filing claims & objections
    From 15th November, 2019 (Friday) to 16th December, 2019 (Monday)
    From 25th November, 2019 (Monday) to 24th December, 2019 (Tuesday)
    4.
    Disposal of Claims and Objections
    By 26th December, 2019 (Thursday)
    By 10th January, 2020 (Friday)
    5.
    Preparation of Supplements
     By 2nd January, 2020 (Thursday)
     By 17th January, 2020 (Friday)
    6.
    Final Publication of electoral roll
    On 6th January,  2020 (Monday)
    On 20th January,  2020 (Monday)
     
    3.         The BLOs shall be directed to do verification work with assistance of BLO App. However, where BLO app is not working, BLOs will do House to House verification in necessary formats in hard copy.
    4.         Four Formats for house to house verification i.e.  Format – I (for existing electors), Format – II (for unenrolled eligible citizens), Format-III (for feedback on existing polling stations), Format-IVA (for prospective electors, who will be eligible in SSR, 2020) and Format-IVB (for prospective electors, who will be eligible in SSR, 2021) have been devised and the same are being sent herewith. No separate handbill is required to be given/collected by BLOs, as the necessary fields of handbill have been included in Format-I.
    5.         As per existing instructions, the electors have been asked to authenticate their entries individually with one of the documents mentioned in the list approved by the Commission and the BLOs have also been asked to collect a copy of the document authenticated. This instruction has been modified in light of the suggestions received from CEOs.It has been decided that henceforth authentication with a document in respect of head of the family will be sufficient in respect of entries of all other family members. The BLOs may see the physical document and should not insist for copy of the same. If the elector refuses/objects to give/show the copy of any of the document, BLO may mention that in his report and his verification should be taken as complete if, the elector is found to be physically residing at the place/address mentioned in the electoral roll.
    6.         The Commission has further directed that non-standard EPIC numbers should be converted to standard 10 digit alphanumeric numbers for making EPIC number as unique no. of the elector which will continue with the same elector throughout his life, irrespective of his migration from one place to another. The issuance of fresh EPIC with new EPIC number may be done, depending upon availability of funds at the state level. For updating old EPIC numbers to new EPIC numbers, provision is being given to ERO in the ERO-Net itself. Detailed mechanism in the matter is being prepared by the IT Division of the Commission. Wherever the mobile number of elector is available, a message may be sent regarding the updated EPIC number to the elector concerned. It has also been decided that while printing such EPIC both the numbers will be printed on it. A sample copy of the EPIC is enclosed herewith.
    7.         The Commission has directed that all the activities of EVP like verification of entries of existing electors, collection of details/forms in respect of un-enrolled eligible citizens/dead/permanently shifted electors, standardization of addresses, collection of feedback on polling stations and their rationalization, collection of details of deceased electors from the points of last rites, verification of DSEs and logical errors etc., shall be completed in the extended period.
    8.         All the officials/ officers concerned shall be informed of the Commission’s above directions for its compliance.
    9.         Wide publicity to the modified schedule of SSR, 2020 shall be made through all available media. Political Parties shall be informed of the modified schedule in writing.
     
    Yours faithfully,
     
     
    (AJOY KUMAR)
    SECRETARY
     
     

    576 downloads

    Submitted

  2. National Media Award for best campaign on Voters' Education and Awareness-2019 (Memorandum)

    No. 491/Media Award/2019/Communication
    Dated: 9th October, 2019
     MEMORANDUM
     NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON
    VOTERS’ EDUCATION & AWARENESS-2019
                            Election Commission of India invites entries from Media Houses for the National Media Award for best campaign on Voters’ Education and Awareness during the year 2019. There shall be four Awards, one each for Print media, Television (Electronic), Radio (Electronic) and Online (Internet)/Social media.
     2.         The awards are to recognize the outstanding contributions by Media Houses to promote electoral participation by creating awareness about accessible elections, educating people about the electoral process and raising awareness among the general public about the relevance and importance of voting and registration.
     3.         The award(s) will be in the form of a citation and plaque and will be presented in a function on the National Voters’ Day (25th January 2020).
     Criteria 
    The Jury will base their assessment on the following criteria:
    Quality of Voter awareness campaign Extent of coverage / quantity Evidence of impact on the public Any other relevant factor(s)  
     CONDITIONS OF ENTRY
     Entries must have been published or broadcast/telecast during the relevant period.
     Print entries must include:
     1. Summary of the work carried out during the relevant period which should include
                i. number of news items/articles
                ii. total print area in sq cms
     2. A PDF soft copy OR a link to a relevant web address OR a full size photocopy/print copy of the newspaper/articles;
     3. Detail of any other activity like direct public engagement etc.
     4. Any other information
     Broadcast Television (Electronic) and Radio (Electronic) entries must include:
     1.         A brief on the campaign/work carried out during the relevant period which should include
    Material (in a CD or DVD or Pen drive) with duration and frequency of broadcast/telecast and total time of such broadcast of each spot during the period  Sum of the total broadcast time for all spots/news News features or programmes on Voter awareness in a CD or DVD or Pen drive or other digital media, alongwith duration, telecast/broadcast date and time and frequency  
    2.         Any other activity like direct public engagement e3.         Any other information
     Online (Internet)/Social media entries must include:
     1.         Summary of the work carried out during the relevant period which should include number of posts/ blogs/ campaigns/ tweets/ articles etc.
    2.         A PDF soft copy of concerned articles OR a link to a relevant web address;
     3.         Detail of any other activity like direct public engagement etc.
     4.         Impact of online activity (details)
     5.         Any other information
     Important
     I.          Entries submitted in a language other than English/Hindi will require an      accompanying English translation.
    II.         Entrants submitting broadcast material should be aware that Jury may         use only the first ten minutes of features/programme.
    III.       The Commission’s decision will be final and no correspondence will be entered into. The Commission reserves all the rights in this regard.
    IV.       Entries should carry the name, address, telephone and fax numbers and email of the Media House.
    V.        Due date: Entries must reach before 31st October, 2019 at the following address:
     
                Shri Pawan Diwan, Under Secretary (Communication)
                Election Commission of India, Nirvachan Sadan,
                Ashoka Road, New Delhi 110001.
                Email:media.election.eci@gmail.com, diwaneci@yahoo.co.in
                Ph. No.: 011-23052133
     
     

    773 downloads

    Submitted

  3. Bye Elections to Various States - Instructions on Grant of Paid Holiday and Prohibition on Sale on Liquor 

    Bye Elections to Various States - Instructions on Grant of Paid Holiday and Prohibition on Sale on Liquor 

    1,786 downloads

    Submitted

  4. General Election to Legislative Assemblies of Haryana and Maharashtra - Instructions on Counting of Votes, Prohibition on Sale on Liquor and Grant of Paid Holiday

    Instructions on -
    Counting of Votes, Prohibition on Sale on Liquor Grant of Paid Holiday

    1,775 downloads

    Submitted

  5. Commission's Order dated 29.09.2019 regarding application of Shri Prem Singh Tamang under Section 11 of the Representation of the People Act, 1951

    Commission's Order dated 29.09.2019 regarding application of Shri Prem Singh Tamang under Section 11 of the Representation of the People Act, 1951

    1,583 downloads

    Submitted

  6. Revised Schedule for bye-elections to 15 Assembly Constituencies of State of Karnataka - regarding

    Revised Schedule for bye-elections to 15 Assembly Constituencies of State of Karnataka - regarding

    1,087 downloads

    Submitted

  7. General Election to the Legislative Assembly of Maharashtra, 2019-Deployment of Special Expenditure Observer-Reg.

    General Election to the Legislative Assembly of Maharashtra, 2019-Deployment of Special Expenditure Observer-Reg.

    783 downloads

    Submitted

  8. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme - Bye election (Gujarat)

    Bye-Election - Gujarat -Release of funds under MPs'/MLAs' Local Area Development Scheme.

    103 downloads

    Submitted

  9. Application of Model Code of Conduct - Bye Election (Gujarat)

    Bye-election to fill casual vacancies in the state Legislative Assembly of Gujarat - instructions on enforcement of Model code of conduct-
    regarding.

    214 downloads

    Submitted

  10. Bye Elections - Instructions regarding enforcement of Model Code of Conduct

    Bye Elections - Instructions regarding enforcement of Model Code of Conduct

    1,841 downloads

    Submitted

  11. Bye Elections - Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme.

    Bye Elections - Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme.

    393 downloads

    Submitted

  12. Immediate action to be taken for enforcement of Model Code of Conduct

    General Election to Legislative Assemblies of Haryana and Maharashtra - Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Elections.

    601 downloads

    Submitted

  13. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme

    General Elections to Legislative Assemblies of Haryana and Maharashtra - Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme.

    195 downloads

    Submitted

  14. Application of Model Code of Conduct

    Application of Model Code of Conduct - General Elections to Legislative Assemblies of Haryana and Maharashtra - regarding

    697 downloads

    Submitted

  15. 2nd Special Summary Revision of last part of electoral rolls relating to service voters with reference to 1st January, 2019 as the qualifying date - regarding.

    No.24/2019-ERS (Vol.-II) 
    Dated: 30thAugust, 2019
     
    To,
     Joint Secretary (Estt./ PG) & CVO, 
    Ministry of Defence,
    South Block, New Delhi.   Joint Secretary to the Govt. of India,
    Ministry of Home Affairs, North Block, New Delhi Joint Secretary (Administration)
     Ministry of External Affairs,
     South Block,  New Delhi 110011  The Director, 
    Directorate General Border Roads,                                   
    Seema Sadak Bhawan,                                    
    Ring Road, Delhi Cantonment,                                     
    New Delhi- 110010 The Chief Electoral Officer,                                    
    Jharkhand, Ranchi.  
    Subject:     2nd Special Summary Revision of last part of electoral rolls relating to service voters with reference to 1st January, 2019as the qualifying date - regarding.
    Sir/Madam,
                            I am directed to state that in view of the impending general election to the Legislative Assembly of Jharkhand and in order to maximize the registration of un-enrolled eligible service personnel in last part of electoral rolls, so that after enrollment they can exercise their voting right in the impending general election, the Commission has decided to undertake 2nd Special Summary Revision of last part of electoral rolls in the State of Jharkhand with reference to 1st January, 2019, as the qualifying date, as per the following schedule:-
     Schedule for 2ndSpecial Summary Revision of the last parts of electoral rolls, 2019 in the State of Jharkhand
    S.No.
    Stages of 2ndSpecial Summary Revision
    Date/Period
     
    1
    Draft publication of last parts of electoral rolls
    (Mother roll i.e. as finally published w.r.t. 1st January, 2019 as the qualifying date in recently concluded special summary revision of last part + one or two supplements, as the case may be, of continuous updating period)
     
     On 02.09.2019
    (Monday)
    2
    Period for receiving Forms by the Record Officers/Commanding Officers/Authorities concerned
    -       Verification and scanning of Forms.
    -       Preparation of XML files,
    -       Uploading of XML files along with signed and verified Forms by the Record Officers/Commanding Officers/Authorities concerned.
     
    From 02.09.2019
    (Monday) to 17.09.2019
    (Tuesday)
    3
    Process and Disposal of signed and verified Forms alongwith XML files by EROs
    Returning of incomplete Forms/XML files by EROs concerned.
     
    By 27.09.2019
    (Friday)
    4
    Re-submission of corrected Forms/XML files by Record Officers/Commanding Officers/Authorities
    Final orders by EROs.
     
    By 04.10.2019
    (Friday)
    5
    Final publication of the last parts of the electoral rolls.
     On 12.10.2019
    (Saturday)

    1,245 downloads

    Submitted

  16. 2nd Special Summary Revision of Photo Electoral Rolls in Jharkhand w.r.t. 01.01.2019 as qualifying date - Programme - regarding.

    No.23/2019-ERS-II
              Dated:  27th August, 2019
    To,
                The Chief Electoral Officer,           
                Jharkhand, 
                Ranchi.
     Subject: - 2nd Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date - Programme - regarding.
    Sir,
    I am directed to state that the Commission, taking all aspects into consideration especially the impending general election to the Legislative Assembly in the State 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 election 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 State of Jharkhand as per the schedule below as proposed by the CEO, Jharkhand vide letter No 02/नि0म0सू0-01-15/2019/5558, dated 13.08.2019:-
    Sl.No.
    Revision Activities
    Date/Period
    1.
    Publication of draft electoral roll
    On 02.09.2019(Monday)
    2.
    Period for filing claims & objections
    From 02.09.2019(Monday) to
    17.09.2019(Tuesday)
    3.
    Special Campaign Dates
    08.09.2019 (Sunday) &
    15.09.2019 (Sunday)
     
    4.
    Disposal of claims and objections
    By 27.09.2019 (Friday)
     
    5.
     
    ·Super-checking by Dy. DEO/DEO/ Roll Observer/CEO
    ·Updating database and printing of supplements
    By 04.10.2019(Friday)
    6.
    Final publication of electoral roll
    On 12.10.2019 (Saturday)
     
     

    272 downloads

    Submitted

  17. SVEEP strategy for EVP - regarding.

    SVEEP strategy for EVP - regarding.

    3,813 downloads

    Submitted

  18. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme

    Instructions on release of funds under MPs'/MLAs' Local Area Development Scheme - Bye-election to fill casual vacancies in the State Legislative Assemblies of Chhattisgarh, Kerala, Tripura and Uttar Pradesh - regarding.

    382 downloads

    Submitted

  19. Enforcement of Model Code of Conduct

    Instructions on enforcement of Model Code of Conduct - Bye-election to fill casual vacancies in the State Legislative Assemblies of Chhattisgarh, Kerala, Tripura and Uttar Pradesh - regarding.

    417 downloads

    Submitted

  20. 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

    714 downloads

    Submitted

  21. 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

    1,786 downloads

    Submitted

  22. 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
     
     

    934 downloads

    Submitted

  23. 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

    264 downloads

    Submitted

  24. 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.

    932 downloads

    Submitted

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

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

    712 downloads

    Submitted

  

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