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Current Issues

1,216 files

  1. 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.

    1,526 downloads

    Submitted

  2. Corrigendum of Notification for Phase-2

    General Election 2019 - Corrigendum of Notification for Phase-2
     

    986 downloads

    Submitted

  3. Corrigendum of Notification for Phase-1

    Corrigendum of Notification for Phase-1

    2,078 downloads

    Submitted

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

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

    6,882 downloads

    Submitted

  5. Voluntary Code of Ethics by the Social Media platforms for the General Election 2019

    Voluntary Code of Ethics by the Social Media platforms for the General Election 2019.

    3,157 downloads

    Submitted

  6. General Advisory to Political Parties - regarding

    General Advisory to Political Parties - regarding.

    1,273 downloads

    Submitted

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

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

    6,284 downloads

    Submitted

  8. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-2 BY M/o LAW & JUSTICE

    GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-2 BY M/o LAW & JUSTICE

    1,668 downloads

    Submitted

  9. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-1 BY M/o LAW & JUSTICE

    GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-1 BY M/o LAW & JUSTICE

    3,166 downloads

    Submitted

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

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

    6,753 downloads

    Submitted

  11. lnclusion of period of release of manifesto in the Model Code of Conduct (MCC) - regarding.

    lnclusion of period of  release of manifesto in the Model Code of  Conduct (MCC)  - regarding.

    2,538 downloads

    Submitted

  12. Provisions of Section 126 of the Representation of the People Act, 1951-reg.

    Section 126 of the RP Act, 1951, inter-alia, 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.
    In a multi-phased election, the silence period of last 48 hours may be on in certain constituencies while campaign is ongoing in other constituencies. In such event, there should not be any direct or indirect reference amounting to soliciting support for parties or candidates in the constituencies observing the silence period. During the silence period, star campaigners and other Political Leaders should refrain from addressing the media by way of press conferences and giving interviews on election matters.

    1,560 downloads

    Submitted

  13. List of Political Parties and ADDITIONAL FREE SYMBOLS -Amending Notification dated 09.03.2019

    List of Political Parties and ADDITIONAL FREE SYMBOLS -Amending Notification English 09.03.2019

    6,636 downloads

    Submitted

  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

    3,037 downloads

    Submitted

  15. प्ररूप 26 (अभ्‍यर्थियों द्वारा दाखिल किए जाने वाले शपथ-पत्र का फार्मेट) में संशोधन।

    निर्वाचनों का संचालन नियम, 1961 से संलग्‍न प्ररूप 26 में विधि एवं न्‍याय मंत्रालय की अधिसूचना सं. का.आ. 1023(अ.) दिनांक 26/02/2019  में आगे और संशोधन किया गया है।

    3,539 downloads

    Submitted

  16. Amendments in Form-26 (Format of Affidavit to be filed by candidates).

    Instructions to political Parties and CEOs
    Form 26 appended to the CE Rules 1961 has been further amended vide Ministry of law and Justice Notification no. S.O.1023 (E). dated 26/02/2019 . The consolidated Form-26 after incorporating the amendments has been prepared. The candidates are now required to file the affidavit in this amended form-26.

    10,977 downloads

    Submitted

  17. General election to the House of the People 2019 and General elections and Bye-elections to State Legislative Assemblies to be held simultaneously- Commission's order regarding identification of electors-reg.

    All electors in all constituencies who have been issued EPIC have to produce the Electors Photo Identity Card (EPIC) for their identification at the polling station before casting their votes. 

    3,474 downloads

    Submitted

  18. Bye-election to Tamil Nadu Legislative Assembly, 2019 from 168-Thiruvarur Assembly Constituency- Rescinding order and Notification-reg

    Bye-election to Tamil Nadu Legislative Assembly, 2019 from 168-Thiruvarur Assembly Constituency- Rescinding order and Notification-reg

    960 downloads

    Submitted

  19. Application of Model code of conduct - General Election from 67-Ramgarh Assembly constituency in the state of Rajasthan- reg.

    Application of Model code of conduct - General Election from 67-Ramgarh Assembly constituency in the state of Rajasthan- reg.
    आदर्श आचार संहिता लागू होना-राजस्थान राज्य में 67-रामगढ़ विधान सभा निर्वाचन क्षेत्र से साधारण निर्वाचन-तत्संबंधी।

    1,309 downloads

    Submitted

  20. General Election from 67-Ramgarh Assembly constituency in the state of Rajasthan - Release of funds under MPs'/MLAs' Local Area Development Scheme.

    General Election from 67-Ramgarh Assembly constituency in the state of Rajasthan - Release of funds under MPs'/MLAs' Local Area Development Scheme.
    राजस्‍थान राज्‍य में 67-रामगढ़ विधान सभा निर्वाचन क्षेत्र से साधारण निर्वाचन - सांसद/विधायक स्‍थानीय क्षेत्र विकास योजना के अधीन निधियाँ जारी करना।

    419 downloads

    Submitted

  21. Schedule of Adjourned Poll from 67-Ramgarh AC in the State of Rajasthan

    NOTIFICATION
     
                  No. 492/RJ-LA/2018: - Whereas, for the purpose of holding of General Election to the Legislative Assembly of Rajasthan, the Governor of Rajasthan had, by Notification issued under section 15 of the Representation of the People Act, 1951, (43 of 1951) and published in an Extraordinary issue of the State Gazette dated 12thNovember, 2018, called upon the 67- Ramgarh Assembly Constituency in the Rajasthan State to elect member to the said Legislative Assembly, and
    Whereas, one contesting candidate, namely, Shri Laxman Singh from  67- Ramgarh Assembly Constituency, set up by the Bahujan Samaj Party, a recognized National Party, died on 29th November 2018; and
    Whereas, in consequence thereof and in accordance with the provisions of sub-section (1) (c) of section 52 of the Representation of the People Act, 1951, the Returning Officer for the said constituency adjourned the poll to a date to be notified later, and reported the fact to the Election Commission;
           Now, therefore, in exercise of the powers conferred by sub-section (2) of section 52 read with section 30 and section 56 of the said Act, the Election Commission of India, hereby-
           (A)   Appoints, with respect to the said election from 67-Ramgarh Assembly Constituency: -
                 
      a)     Last date for filing nomination by the candidate sponsored by the Bahujan Samaj Party only, in pursuance of Commission’s Notice number 492/RJ-LA/2018, dated 3rd January, 2019.
     
     
    10th January, 2019
                (Thursday)
     
    b)    Date for scrutiny of nomination of the candidate sponsored by the Bahujan Samaj Party only, in pursuance of Commission’s Notice number 492/RJ-LA/2018, Dated 3rd January, 2019.
     
     
    11th January, 2019
                (Friday)
     
    c)     Last date for withdrawal of candidature by the candidate Sponsored by the Bahujan Samaj Party only, in pursuance of Commission’s Notice number 492/RJ-LA/2018, Dated 3rd January, 2019.
     
     
     
     
    14th January, 2019
                (Monday)
     
               d)     Date on which a poll shall be taken
     
    28th January, 2019
            (Monday)
                e)     Date before which the election shall be completed
     
       2nd February, 2019
         (Saturday)
     
     
    (        B)  Fixes the hours from 8:00 AM. To 5:00 P.M., as the hours during which the poll shall be taken on the date specified in para (A) for the above said election.
     

    267 downloads

    Submitted

  22. Bye-election to fill casual vacancies in State Legislative Assemblies of Haryana and Tamil Nadu - instructions on enforcement of Model Code of Conduct- regarding.

    Bye-election to fill casual vacancies in State Legislative Assemblies of Haryana and Tamil Nadu - instructions on enforcement of Model Code of Conduct- regarding.
    हरियाणा और तमिलनाडु की राज्‍य विधान सभाओं में आकस्मिक रिक्तियों को भरने के लिए उप-निर्वाचन - आदर्श आचार संहिता के प्रवर्तन के संबंध में अनुदेश-तत्‍संबंधी। 

    741 downloads

    Submitted

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

    Bye-Election-Release of funds under MPs'/MLAs, Local Area Development Scheme.
    उप-निर्वाचन-सांसद/विधायक स्थानीय क्षेत्र विकास योजना के अधीन निधियों को जारी करना।

    421 downloads

    Submitted

  24. GE to Madhya Pradesh Legislative Assembly, 2018 - W.P. No. 28106/2018 Naresh Saraf versus Election Commission of India – Order of High Court of Madhya Pradesh Main Seat at Jabalpur

    GE to Madhya Pradesh Legislative Assembly, 2018 - W.P. No. 28106/2018 Naresh Saraf versus Election Commission of India – Order of High Court of Madhya Pradesh Main Seat at Jabalpur
    This petition has been filed expressing concern over the alleged lack of sufficient security in some districts in respect of polled/unused EVMs and VVPATs in the assembly election in the State, which went to poll on November 28, 2018.
    High Court Decision:
    Download the full decision.
    Also read: GE to Madhya Pradesh Legislative Assembly, 2018 - Letter to INC on their complaint dated 04.12.2018 - regarding

    2,388 downloads

    Submitted

  25. GE to Madhya Pradesh Legislative Assembly, 2018 - Letter to INC on their complaint dated 04.12.2018 - regarding.

    GE to Madhya Pradesh Legislative Assembly, 2018 - Letter to INC on their complaint dated 04.12.2018 - regarding.

    1,372 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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