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Current Issues

  

1,165 files

  1. Reply to Shri Sachin Sawant from ECI

    Reply to Shri Sachin Sawant from ECI

    93 downloads

    Submitted

  2. Election campaign and public meetings in the situation of covid - 19 pandemic-seeking views and suggestions.

    Election campaign and public meetings in the situation of covid - 19 pandemic-seeking views and suggestions.

    93 downloads

    Submitted

  3. Reply to Shri Prithviraj Chavan from ECI

    Reply to Shri Prithviraj Chavan from ECI

    339 downloads

    Submitted

  4. Statement by ECI

    Statement by ECI
    A report appearing in The Tribune today, i.e., 28.7.2020 titled “J&K polls after delimitation” is attributed to Shri G.C. Murmu, Hon’ble Lieutenant Governor (LG), J&K. Similar statements of LG were earlier reported by The Hindu dated 18.11.2019, News 18 dated 14.11.2019, Hindustan Times dated 26.6.2020 and Economic Times (ePaper) dated 28.7.2020. Election Commission takes exception to such statements and would like to state that in the Constitutional scheme of things, the timings etc. of elections is the sole remit of Election Commission of India. Before deciding the timing, the Commission takes into consideration all the relevant factors including topography, weather, sensitivities arising out of regional and local festivities in the area(s) where the election is to take place. For example, in the current times, Covid 19 has introduced a new dynamic, which has to be and shall be taken into consideration at the due time. In the instant case, the outcome of Delimitation is also germane to the decision. Similarly, availability of central forces and railway coaches, etc. for the transportation of CPFs are important factors. All this is done after meticulous homework by the senior officials of the Commission and a detailed assessment in due consultation with concerned authorities. The Commission itself schedules a visit to the concerned State wherever required and holds extensive consultations with all the stakeholders. It would be proper for authorities other than Election Commission to refrain from  making such statements which virtually tantamount to interfering with the Constitutional mandate of Election Commission.

    131 downloads

    Submitted

  5. Cashless treatment for COVID-19 cases, Payment of Ex-gratia compensation and Treating BEL/ECIL engineers as polling officials.

    There are following attachments:
    1. Cashless treatment for COVID-19 cases and quarantine facilities for CAPF/SAP deployed on election duty.
    2. Payment of Ex-gratia compensation to the family of CAPFs/polling personnel - In the event of death due to COVID-19.
    3. Treating BEL/ECIL engineers as polling officials on election duty during all processes of EVM/VVPAT preparations. 

    160 downloads

    Submitted

  6. Submitted

  7. Invitation for Webinar on "Technologies and Equipment for Remote Voting Systems"

    Invitation for Webinar on Remote Voting Systems | July 20, 2020

    209 downloads

    Submitted

  8. Submitted

  9. General Elections to State Legislative Assembly of Bihar - Transfer/Posting Advisory

    General Elections to State Legislative Assembly of Bihar - Advisory for Transfer/Posting of officers connected with conduct of elections - regarding

    1,287 downloads

    Submitted

  10. Results of Rajya Sabha elections held on 19 June 2020, as declared by the respective Returning Officers

    Results of Rajya Sabha elections held on 19 June  2020, as declared by the respective Returning Officers
    Andhra Pradesh
    Gujarat
    Jharkhand
    Madhya Pradesh
    Manipur
    Meghalaya
    Mizoram
    Rajasthan

    8,701 downloads

    Submitted

  11. Submitted

  12. Biennial Election to the Legislative Councils of Maharashtra and Bihar (by members of Legislative assembly)- ECI Order dated 03.04.2020

    Biennial Election to the Legislative Councils of Maharashtra and Bihar (by members of Legislative assembly)- ECI Order dated 03.04.2020

    676 downloads

    Submitted

  13. ORDER - ECI DEFERS RAJYA SABHA POLL FURTHER IN VIEW OF COVID-19; FRESH DATE TO BE ANNOUNCED LATER

    ORDER - ECI DEFERS RAJYA SABHA POLL FURTHER IN VIEW OF COVID-19; FRESH DATE TO BE ANNOUNCED LATER
     

    252 downloads

    Submitted

  14. Submitted

  15. Bye-election to the Telangana Legislative Council from Nizamabad Local Authorities’ Constituency - Amendment Notification -reg.

    Bye-election to the Telangana Legislative Council from Nizamabad Local Authorities’ Constituency - Amendment Notification -reg.

    88 downloads

    Submitted

  16. Bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities' Constituency-Amendment Notification-regarding.

    Bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities' Constituency-Amendment Notification-regarding.

    130 downloads

    Submitted

  17. Use of Indelible Ink for affixing stamp indicating home quarantine of people due to COVID-19.

    Due to extraordinary circumstances because of COVID-19 pandemic, the Commission has reviewed its decision suo-moto and it is decided to allow usage of Indelible Ink on persons for stamping for home quarantine by health authorities with the following conditions:
    As per the provisions of Rule 49K of the Conduct of Elections Rules,1961, the left forefinger of electors is required to be marked with indelible ink at the polling stations before the elector is allowed to vote. Sub rule (4) of the said Rule 49K provides that in cases where the elector does not have fore finger on the left hand, the ink is to be marked on any finger on his left hand, and if he does not have any finger on his left hand, the ink is to be marked on his right forefinger. Hence, concerned authorities shall be instructed not to use the Indelible Ink on any finger on left hand of any persons. Ministry may standardise the mark and the location on the body where the mark has to be applied so that it does not come in the way of conduct of elections anywhere in the country. The authorities concerned shall be instructed to maintain the record of the persons to whom Indelible Ink is applied. The authorities shall also be instructed to ensure that the Indelible Ink shall not be used for any other purpose. Commission would like bring to the notice of entities be they be Ministries/ Departments in GOI / any PSUs in the Central / State sector / Govts of user States / Govts of UTs that indelible ink mark is normally expected to last for 3 days when applied on the skin but lasts for a few weeks on the fingernail till the nail grows out.

    287 downloads

    Submitted

  18. Submitted

  19. Special Summary Revision of last part of electoral rolls relating to service voters with reference to 1st January, 2020 as the qualifying date in Haryana - regarding.

    No.24/2019-ERS(Vol-IV)  Dated: 5th  February, 2020
    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. Chief Electoral Officer,     
    Haryana,     
    Chandigarh. Subject: Special Summary Revision of last part of electoral rolls relating to service voters with reference to 01.01.2020 as the qualifying date in the State of Haryana - regarding.
    Sir,
                I am directed to state that in order to provide opportunity for enrollment to unenrolled eligible service electors specifically those who are going to be eligible with reference to 01.01.2020 as the qualifying date so that after enrollment they can exercise their voting right in the future elections as well as to get the last part updated, the Commission has decided to undertake Special Summary Revision of last part of electoral rolls in the State of Haryana with reference to 1st January, 2020, as the qualifying date, as per the following schedule:-
    Download file to view more...

    198 downloads

    Submitted

  20. General Election to the Legislative Assembly of Jharkhand 2019- Use of Electronic Voting Machines and VVPAT

    General Election to the Legislative Assembly of Jharkhand 2019- Use of Electronic Voting Machines and VVPAT

    211 downloads

    Submitted

  21. General Elections to the State Legislative Assembly of Jharkhand, 2019- Commission's order regarding identification of electors.

    General Elections to the State Legislative Assembly of Jharkhand, 2019- Commission's order regarding identification of electors- Bilingual.

    170 downloads

    Submitted

  22. General Election to the Legislative Assembly of Jharkhand 2019- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically regarding

    General Election to the Legislative Assembly of Jharkhand 2019- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically regarding

    301 downloads

    Submitted

  23. Media Coverage during the period referred to in Section 126A of R.P. Act, 1951-violations-regarding

    No. 491/Media Policy/2019-Communication   
    Dated: 27th November, 2019
     
    To,
                All Print and Electronic Media
     Sub:    Media Coverage during the period referred to in Section 126A of R.P. Act, 1951 – violations – regarding.
     Madam/Sir,
                Attention of all media is invited to the Commission’s letter no. 491/Media Policy/2017 – Communication dated 30th March, 2017 (enclosed) by which the Commission had issued an advisory to all the media (electronic and Print) to refrain from telecasting/publishing programmes which in any way whatsoever predict the results of the elections during the prohibited period under 126A to ensure free, fair and transparent election.
    2.         The Commission is of the view that prediction of results of elections in any form or manner by way of predictions etc. by Astrologers, Tarot Readers, Political Analysts or by any persons during the prohibited period is violation of the spirit of Section 126A which aims to prevent the electors of constituencies still going to polls from being influenced in their voting by such predictions about the prospects of the various political parties.
    3.         In view of the above, all the media (Electronic and Print) are hereby advised not to publish/publicize any such article/programme related to the dissemination of results, during the prohibited period between 7.00 AM on 30.11.2019 (Saturday) and 5.30 PM on 20.12.2019(Friday) in the current General Election to the State Legislative Assembly of Jharkhand, 2019.

    373 downloads

    Submitted

  24. Application of Model Code of Conduct

    Application of Model Code of Conduct - General Election to Legislative Assembly of NCT of Delhi.
    The provisions of the Model Code of Conduct for the guidance of the Political Parties and Candidates have come into force with immediate effect and which will be in force till the completion of the General Election to the Legislative Assembly of NCT of Delhi. This may be brought [o the notice of the Central and State Government, all  Ministries/Departments/offices of the Union Government/the State Government' A copy of instructions issued by you to this effect may be sent to the Commission for its information and record.

    828 downloads

    Submitted

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

    General Election to the Legislative Assembly of NCR of Delhi, 2020 - Release of funds under MPs'/MLAs' Local Area Development scheme.

    304 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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