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Current Issues

1,240 files

  1. Violation of Modal Code of Conduct by Shri Jitubhai Vaghani, Gujarat State President BJP

    Violation of Modal Code of Conduct by Shri Jitubhai Vaghani, Gujarat State President BJP

    313 downloads

    Submitted

  2. 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

    308 downloads

    Submitted

  3. 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.

    307 downloads

    Submitted

  4. 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.

    307 downloads

    Submitted

  5. 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

    301 downloads

    Submitted

  6. Submitted

  7. Order to Shri Kailash Vijayvargiya, General Secretary, BJP

    Order to Shri Kailash Vijayvargiya, General Secretary, BJP

    299 downloads

    Submitted

  8. Commission's Notice to Shri. Omkar Singh Markam,Minister Govt of Madhya Pradesh-reg.

    Commission's Notice to
    Shri. Omkar Singh Markam,
    Minister Govt of Madhya Pradesh-reg.

    298 downloads

    Submitted

  9. Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Elector’s Verification Programme in Haryana and Maharashtra - regarding.

    By E-Mail/Speed Post
     
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol.-IV)
      Dated: 9th November, 2019
    To,
             The Chief Electoral Officers of
    1.      Haryana, Chandigarh, and
    2.      Maharashtra, Mumbai.
     
    Subject: -        Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Elector’s Verification Programme - regarding.
     
    Reference:-
        1.  Letter No.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 30.08.2019
        5.  Letter No.23/2019-ERS (Vol.-III), dated 28.09.2019
        6.  Letter No.23/2019-ERS (Vol.-III), dated 12.10.2019
    Sir,
    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). Since general election to Legislative Assemblies of Haryana and Maharashtrahave recently been concluded, the commission has decided that a Special Summary Revision be undertaken in the States of Haryana and Maharashtra to give opportunity to the left out electors and new electors who are going to be eligible for enrollment with reference to 01.01.2020as the qualifying date. 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 the States of Haryanaand Maharashtra as per the schedule below:-
     
    S.No.
    Activity
    Period
    Pre- Revision activities:-
      1.
    Elector’s Verification Programme (EVP) in a campaign mode with the help of SVEEP and other pre-revision activities including rationalization of polling stations.
     From 11.11.2019 (Monday) to 20.12.2019 (Friday)
    Revision Activities:-
    2.
    Publication of Integrated draft electoral roll
    On 30.12.2019 (Monday)
    3.
    Period for filing claims & objections
    30.12.2019 (Monday) to
    30.01.2020  (Thursday)
    4.
     
     
    Special campaign dates
     
     
    04.01.2020 (Saturday) &
    05.01.2020 (Sunday)
    11.01.2020 (Saturday) &
    12.01.2020 (Sunday)
    5.
    Disposal of claims and objections
    By 10.02.2020 (Monday)
    6.
    Checking of health parameters and obtaining Commission’s permission for final publication
    By 20.02.2020 (Thursday)
    7.
    Updating database and printing of supplements
    By 26.02.2020 (Wednesday)
    8.
    Final publication of electoral roll
    On 02.03.2020 (Monday)
             2.         The Commission has decided that the revision shall be a Special Summary Revision with reference to 01.01.2020 as the qualifying dateand shall be undertaken as per the above schedule, in accordance with provisions contained inManual on Electoral Roll, 2016 along with subsequent relevant instructions.
    3.         The CEO shall go through the schedule and if any minor change in the above schedule is required, a request should be made with full justification to the Secretary/Pr.Secretary in charge of the concerned territorial division in the Commission,for the Commission’s approval within seven days from the date of issue of this letter. No change in the schedule approved by the Commission will be permitted, thereafter.

    292 downloads

    Submitted

  10. Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot -regarding.

    No. 52/2020/ VOL.I 
    Dated:  10th January, 2020
    To,
                The Chief Electoral Officer
                NCT of Delhi
                Delhi.                     
    Subject:  Commission’s Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot – regarding.
    Sir,
                In continuation of the Commission's letter No. 52/2019/SDR/ETPBS-Vol.II dated 8th January, 2020, I am directed to forward herewith the Commission's Notification No. 52/2020/SDR dated 10th January, 2020 notifying the categories of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission.   
     

    289 downloads

    Submitted

  11. Order to Shri Kamal Nath, Ex-CM, Madhya Pradesh

    Order to Shri Kamal Nath, Ex-CM, Madhya Pradesh

    288 downloads

    Submitted

  12. National Media Award for best campaign on Voters' Education and Awareness-2018 (Memorandum)

    National Media Award for best campaign on Voters' Education and Awareness-2018 (Memorandum) 

    281 downloads

    Submitted

  13. Application of Model Code of Conduct - General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2018- reg.

    Application of Model Code of Conduct - General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2018- reg. 
     

    272 downloads

    Submitted

  14. 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.
     

    271 downloads

    Submitted

  15. Know Your EVM and VVPAT

    Know Your EVM and VVPAT 
    (Bilingual)

    266 downloads

    Submitted

  16. Submitted

  17. Commission's order to Sh. Parvesh Sahib Singh, Bharatiya Janata Party

    Commission's order to Sh. Parvesh Sahib Singh, Bharatiya Janata Party in the matter of violation of Model Code of Conduct and provisions of the Representation of the People Act, 1951.
     
    View MCC Violation Reports

    261 downloads

    Submitted

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

    Bye-election to fill casual vacancies in State Legislative Assemblies of Uttarakhand and West Bengal - Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme.

    252 downloads

    Submitted

  19. Submitted

  20. Complaint regarding bogus/fake names in the voter list of various constituencies in Delhi/New Delhi - regarding

    Complaint regarding bogus/fake names in the voter list of various constituencies in Delhi/New Delhi - regarding 
    (bilingual)

    246 downloads

    Submitted

  21. Commission's order to Sh. Anurag Thakur, Bharatiya Janata Party

    Commission's order to Sh. Anurag Thakur, Bharatiya Janata Party in the matter of violation of Model Code of Conduct and provisions of the Representation of the People Act, 1951.
     
    View MCC Violation Reports

    243 downloads

    Submitted

  22. Notice to Sh. Parvesh Sahib Singh, BJP

    General Election to Legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Parvesh Sahib Singh in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding 
     
    View MCC Violation Reports

    241 downloads

    Submitted

  23. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Bye-elections - regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Bye-elections - regarding.
    Letter to the CEOs of Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Madhya Pradesh, Nagaland, Odisha, Telangana and Uttar Pradesh.

    238 downloads

    Submitted

  24. ECI Notice dated 16.04.2021 to Ms. Sujata Mondal Khan, AITC

    ECI Notice dated 16.04.2021 to Ms. Sujata Mondal Khan, AITC

    234 downloads

    Submitted

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

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

    234 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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