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Current Issues

  

1,028 files

  1. LIST OF CONTESTING CANDIDATES FOR THE FIRST PHASE OF ELECTIONS (FORM 7A)

    LIST OF CONTESTING CANDIDATES FOR THE FIRST PHASE OF ELECTIONS 
    In pursuance of sub-rule (2) of Rule-11 of the Conduct of Elections Rules, 1961, the list of contesting candidates for the Parliamentary Constituencies Scheduled for poll on 11th April, 2019 for the General Election to Lok Sabha, 2019 is published for general information.

    16,251 downloads

    Updated

  2. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-4

    GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-4

    11,910 downloads

    Updated

  3. LIST OF CONTESTING CANDIDATES FOR THE SECOND PHASE OF ELECTIONS (FORM 7A)

    In pursuance of sub-rule (2) of Rule-11 of the Conduct of Elections Rules, 1961, the list of contesting candidates for the Parliamentary Constituencies Scheduled for poll on 18th April, 2019 for the General Election to Lok Sabha, 2019 is published for general information

    10,621 downloads

    Updated

  4. GENERAL ELECTION TO LOK SABHA,19 - NOTIFICATION FOR PHASE-5

    GENERAL ELECTION TO LOK SABHA,19 - NOTIFICATION FOR PHASE-5 

    4,262 downloads

    Updated

  5. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-3

    GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-3

    7,151 downloads

    Updated

  6. LIST OF CONTESTING CANDIDATES FOR THE THIRD PHASE OF ELECTIONS (FORM 7A)

    In pursuance of sub-rule (2) of Rule-11 of the Conduct of Elections Rules, 1961, the list of contesting candidates for the Parliamentary Constituencies Scheduled for poll on 23rd April, 2019 for the General Election to Lok Sabha, 2019

    5,028 downloads

    Updated

  7. General election to Lok Sabha and State Legislative Assemblies, 2019 - Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll– regarding.

    General election to Lok Sabha and State Legislative Assemblies, 2019 - Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll– regarding.

    2,767 downloads

    Updated

  8. General Election to House of People and Certain Assemblies- Enforcement of Model Code of Conduct

    General Election to House of People and Certain Assemblies- enforcement of model code of conduct.
    Letter to Shri Sitaram Yechuri,
    General Secretary,
    Communist Party of India(M)
     

    3,091 downloads

    Updated

  9. LIST OF CONTESTING CANDIDATES FOR THE THIRD PHASE OF ELECTIONS (FORM 7A)

    In pursuance of sub-rule (2) of Rule-11 of the Conduct of Elections Rules, 1961, the list of contesting candidates for the Parliamentary Constituencies Scheduled for poll on 23rd April, 2019 for the General Election to Lok Sabha, 2019 is published for general information.

    4,705 downloads

    Updated

  10. General Election to Lok Sabha, 2019- Notification for Sixth Phase by Ministry of Law & Justice

    General Election to Lok Sabha, 2019-Notification for Sixth Phase by Ministry of Law & Justice

    2,183 downloads

    Updated

  11. General Election to Lok Sabha, 2019-Notification for Seventh Phase of Election-Corrigendum-regarding

    General Election to Lok Sabha, 2019- Notification for Seventh Phase of Election- Corrigendum

    2,597 downloads

    Updated

  12. General Election to Lok Sabha, 2019-Notification by Ministry of Law and Justice for Seventh Phase of election

    General Election to Lok Sabah, 2019- Notification issued by Ministry of Law and Justice for Seventh Phase of election.

    1,644 downloads

    Updated

  13. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-1

    GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-1

    5,955 downloads

    Updated

  14. Desisting usage of photographs of Defence personnel-General Advisory to Political Parties

    Desisting usage of photographs of Defence personnel-General Advisory to Political Parties

    2,943 downloads

    Updated

  15. Direction of ECI to CEO Delhi on NaMo TV complaint

    Direction of ECI to
    The Chief Electoral officer,
    NCT of Delhi
    Subject: Alleged Illegal Broadcast of DTH Channel named NaMo TV/Content TV - regarding

    2,308 downloads

    Updated

  16. Commission's Order dated 22nd April, 2019 to Shri Navjot Singh Sidhu, Leader of Indian National Congress

    Commission's Order to
    Shri Navjot Singh Sidhu,
    Leader of Indian National Congress
    ORDER
    Whereas, the Commission had issued a show cause Notice no. 437/ES-1/BR-HP/2019, dated 20th April, 2019 to Sh. Navjot Singh Sidhu, a leader of Indian National Congress for violation of certain provisions of Model Code of Conduct and Representation of the People Act, 1951 for making the following statements during a public rally on 15.04.2019 at Barsoi and Barari of Katihar District in Bihar:
    " ..........मैं अपने मुस्लिम भाईयों को एक ही बात कहने आया हूं कि आप ये ऐसी constituency  है जहाॅ आप Minority  बनके Majority   में हो 62 फीसदी constituency  में आपका वर्चस्व है ये BJP वाले शडयंत्रकारी लोग आपको बाॅंटने का प्रयास करेंगे। आपके वोट को बाॅंटने का प्रयास करेंगे। मैं कहता हूँ  अगर आप इकट्ठे आये तो तारिक साहब को भी दुनिया की कोई भी ताकत हरा नहीं पायेगी" and

     "..........आज साज़िश हो रही है पूर्णिंया में। मैं आप सब को चेतावनी देने आया  हूँ मुस्लिम भाईयों आप 64 प्रतिशत  आबादी हो यहाॅं पे। मेरे मुसलमान भाई जितने भी हैं वो ये मेरी पगड़ी है। आप सब लोग पंजाब मे भी काम करने जाते हो पंजाब में हमारी तरफ से प्यार मिलता है, मेहमां जो हमारा होता है जान से प्यारा होता है। अगर आपको कोई दिक्कत हो पंजाब में मैं मंत्री हूं जिस दिन पंजाब आईयेगा सिद्धू को अपने साथ खड़ा पाईयेगा कंधे से कंधा मिलाकर खड़ा पाईयेगा लेकिन मै आपको चेतावनी देने आया हूंॅ बहनों भाईयों ये बाॅंट रहे हैं आपको। मुस्लिम भाईयों वो यहाॅं पे आपको ओबैसी साहब जैसे लोगों को लाकर एक नई पार्टी साथ में खड़ी करके आप लोगों की वोटें बाॅंट के ये जीतना चाहते है। अगर तुम लोग इकट्ठे हुए 64 प्रतिशत आपकी आबादी है Minority Majority  में है यहां पे यदि तुम इकट्ठे हुए और इकट्ठे होकर एकजुट वोट डाला तो सब उलट जायेंगे मोदी सुलट जायेगा छक्का लग जायेगा......."; and
    Whereas, it was also informed that FIR has been lodged against Shri Sidhu for these statements under relevant sections of Law in Barsoi Police Station of Katihar District; and
    Whereas, a reply to the aforesaid Notice has been received through e-mail on 21.04.2019 from Shri Varun K Chopra, Advocate, claiming to have been duly authorised by Shri Navjot Singh Sidhu; and
    Whereas, the Commission has carefully gone through the contents and averments made in the aforesaid e-mail dated 21st April, 2019, of Sh. Navjot Singh Sidhu, wherein he has inter-alia accepted to have been made the impugned statement; and
    Whereas, in the aforementioned reply, it has been submitted that the statements made by Shri Sidhu have been misquoted/misconstrued by the media and the speech made by him should be taken as a whole and in context; and
    Whereas, it has been further argued that he was well within his right to remind the electorate of the ideal of secularism, which finds place in the Preamble of the Constitution and forms part of the basic structure of the Constitution and his speech was well within the prescribed norms of the Model Code of Conduct and the R.P. Act; and
    Whereas, it is a fact that Sh. Tariq Anwar, who belongs to the Muslim Community is the candidate fielded by the INC from 11-Katihar PC, where the impugned statement was made by Sh. Sidhu; and
    Whereas, the Commission has again seen the video recording of his impugned speech and is convinced that he has made an objectionable speech which has the tone and tenor to aggravate existing differences or create mutual hatred between different religious communities, and thus violative of aforesaid provisions of Model Code of Conduct; and
    Whereas, the Commission observes that Sh. Navjot Singh Sidhu should have desisted himself in making statements that have the undertone and propensity to polarize the elections, which is not confined to the constituency only where the statement is made, but to the other parts as well, due to fast dissemination of information in this digital age; and
    Whereas, the Commission, while deliberating this matter, has expressed its concern on such public utterances, which contaminate the electoral process; and
    Whereas, the Commission is also of the view that Sh. Navjot Singh Sidhu, in his impugned speech, has appealed to secure votes on religious lines that tantamounts to violation of provisions of para 3 and para 4 of part I ‘General Conduct’ of “Model Code of Conduct, for the guidance of Political Parties and Candidates” which specify that:-
    ‘(3)      There shall be no appeal to caste or communal feelings for securing votes…..
    (4)       All parties and candidates shall avoid scrupulously all activities which are “corrupt practices” and offences under the election law, such as bribing of voters, intimidation of voters….’; and that he has disobeyed the Hon’ble Supreme Court’s judgement made in Civil Appeal No 37 of 1992 (Abhiram Singh vs C. D. Commachen and others), with Civil Appeal No.8339 of 1995;
                Now, therefore, the Commission, without prejudice to any Order/Notice issued or to be issued in the matter relating to MCC violations to him, hereby, strongly condemns the impugned statements made by him during election campaign held at Barsoi and Barari of Katihar District and censures Sh. Navjot Singh Sidhu, leader, Indian National Congress for the above said misconduct. The Commission, under Article 324 of the Constitution of India and all other powers enabling in this behalf, bars him from holding any public meetings, public processions, public rallies, road shows and interviews, public utterances in media (electronic, print, social media) etc. in connection with ongoing elections for 72 hours from 10 am on 23rd April, 2019.

    1,314 downloads

    Updated

  17. Commission's Order to Shri Yogi Adityanath dated 05.04.2019

    Commission's Order to Shri Yogi Adityanath dated 05.04.2019

    3,035 downloads

    Submitted

  18. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-2

    General Elections to the Lok Sabha 2019-Notification for Phase-2

    5,877 downloads

    Updated

  19. Commission's Notice dated 16.04.2019 to Shri Azam Khan, Leader of Samajwadi Party

    Commission's Notice dated 16.04.2019 to Shri Azam Khan, Leader of Samajwadi Party

    1,376 downloads

    Updated

  20. Commission's Order on film titled 'PM Narendra Modi'- regarding

    Commission’s order to 
    The Producers (S/Shri Anand K. Pandit, Suresh Oberoi, Acharya Manish and Sandeep Singh)
    ‘PM NARENDRA MODI’
    (Through CEO Maharashtra) CEOs
     

    3,029 downloads

    Submitted

  21. Provisions of Section 126 of the Representation of the People Act, 1951- prohibition of election campaign activities through public meetings, processions, etc.

    Section 126 of the RP Act, 1951 prohibits election campaign activities through public meetings, processions, etc, and displaying of election matter by means of television and similar apparatus. The purpose sought to be served by this prohibition is to provide a period of tranquil (silence period) for the electors before the voting day.

    1,461 downloads

    Updated

  22. GENERAL ELECTION TO LOK SABHA,2019- NOTIFICATION FOR SEVENTH PHASE OF ELECTION

    General Election to Lok Sabha, 2019- Commission's Notification for Seventh Phase of Election

    1,035 downloads

    Updated

  23. Commission's Order on biopic titled Udyama Simham - regarding

    Commission’s order to 
    The Producers 
    ‘Udyama Simham’
    (Through CEO Telangana)

    953 downloads

    Submitted

  24. Corrigendum of Notification for Phase-2

    General Election 2019 - Corrigendum of Notification for Phase-2
     

    922 downloads

    Updated

  25. Corrigendum of Notification for Phase-1

    Corrigendum of Notification for Phase-1

    1,973 downloads

    Updated

  

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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