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1,235 files

  1. Commission's order dated 19.4.2019 to Sh Satpal Satti along with letter to all Chief Electoral Officers

    1. Commission's Order to
    Sh. Satpal Satti, 
    State President, Bharatiya Janata Party, 
    Una, Himachal Pradesh
    2. Commission's Letter to all CEOs
    ORDER
    Whereas, the Commission has announced the schedule for holding the General Election to the House of the People, 2019 vide Press Note no. ECI/PN/23/2019, dated 10/03/2019 and provisions of Model Code of Conduct for political parties and candidates have come into force from that very date; and
    Whereas, para 2 of Part I ‘General Conduct’ of “Model Code of Conduct, for the guidance of Political Parties and Candidates” provides:-
     “Criticism of other political parties, when made, shall be confined to their policies and programme, past record and work. Parties and Candidates shall refrain from criticism of all aspects of private life, not connected with the public activities of the leaders or workers of other parties. Criticism of other parties or their workers based on unverified allegations or distortion shall be avoided”; and
    Whereas, the Commission, vide its letter no. 437/6/INST/2013-CC&BE, dated 28th November, 2013, advised all the political parties and candidates to refrain from any deeds/actions/otherwise that may be construed as being repugnant to honour and dignity of women; and
    Whereas, the Chief Electoral Officer, Himachal Pradesh vide his letter, dated 16th April, 2019 has forwarded a copy of a video clip of the speech delivered by Sh. Satpal Satti, State President of Bharatiya Janata Party, Himachal Pradesh on 13th April 2019, during a public meeting in Ramshaher of Solan District in Himachal Pradesh, wherein he made the following statement:-
    आपके परिवार के अन्दर 3 प्राईम मिनिस्टर रहे है। आपको यही पता नहीं लगता की बोलना क्या है। मंच के उपर से नरेन्द्र मोदी जी को चोर बोल रहे है कि चौकीदार चोर है। भाईया तेरी मां की जमानत हुई है, तेरी अपनी जमानत हुई है, तेरी जीजे की जमानत हुई है। पूरे टबर (परिवार) की जमानत हुई है। नरेन्द्र मोदी की न जमानत हुई है, न केस बना है, न किसी ने  सजा दी है। तू कौन होता है जज की तरह चोर बोलने वाला। एक पंजाबी व्यक्ति ने फेस बुक पे लिखा । रणधीर शर्मा ने कि मैं आपको बोल के नहीं, मैं आपको बोल नहीं सकता क्योंकि राहुल जी के बारे में हम भी बोल नहीं सकते क्यांेकि ऐ नेशनल पार्टी के लीड़र है और 3 बार कि एम0पी0 है। मैंने कहा लिखा क्या बोल तो दो। बोला लिखा नहीं। आप थोड़ा जरा फेस-बुक पर पढ़ों देखों हमसे भी ज्यादा गुस्सा लोगो को है। उसने लिखा है मै भारी मन से बोल रहा हूं उसने लिखा है कि अगर देश का चौकीदार चोर है और अगर तू बोलता है तो तू श्$$$$$$$$श् है। उसने इसलिए लिखा फेस बुक के उपर यानि लोगो को गुस्सा आता है कि देश के ईमानदार प्राईम मिनिस्टर को जो कहता है कि मैं आने वाला प्राईम मिनिस्टर हूं । मैं इस देश का प्राईम मिनिस्टर बनना चाहता हूं लेकिन मैं इस देश के प्राईम मिनिस्टर को चोर बोलता हूं मचं से खड़ा होकर।  
    Whereas, the said statement of Sh. Satpal Satti has been widely published in the electronic, print media and social media; and
    Whereas, an FIR no. 21/2019 dated 16.4.2019 under Section 294 of Indian Penal Code and under Section 125 of Representation of the people Act, 1951 has been lodged against Sh. Satpal Satti, State President Bharatiya Janata Party, Himachal Pradesh for his indecent and repugnant comments against President of Indian National Congress and
    Whereas, the Commission has observed that the impugned statement made by Sh. Satpal Satti is not only indecent but also derogatory and totally uncalled for; and
    Whereas, the Commission, based on the available evidence and material facts, is convinced that the statement made by Sh. Satpal Satti is in violation of the aforesaid provisions contained in para 2 of Part-1 General Conduct of the Model Code of Conduct and the Commission’s advisory, dated 28th November, 2013; and
    Now, therefore, the Commission, without prejudice to any Order/Notice issued or to be issued in the matter relating to MCC violations to Sh. Satpal Satti, State President of BJP, hereby, strongly condemns the impugned statement made by him during election campaign held at Ramshaher of Solan District in Himachal Pradesh and reprimands Sh. Satpal Satti for the above said misconduct. The Commission, under Article 324 of the Constitution of India and all other powers enabling in this behalf, bars Sh. Satpal Satti 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 48 hours from 10 AM on 20th April, 2019 (Saturday).
     

    209 downloads

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  2. Bye Elections to the State Legislative Assembly of Karnataka, 2019- Commission's order regarding identification of electors

    Bye Elections to the State Legislative Assembly of Karnataka, 2019- Commission's order regarding identification of electors

    205 downloads

    Submitted

  3. Violation of provision of 123(1) of the R.P. Act, 1951 read with sections 171B, 171E of the Indian Penal code, 1860 by Shri Arvind Kejriwal- regarding

    Violation of provision of 123(1) of the R.P. Act, 1951 read with sections 171B, 171E of the Indian Penal code, 1860 by Shri Arvind Kejriwal- regarding 
    (Bilingual)

    205 downloads

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  4. ECI Order Dated 12th April 2021 to Shri Suvendu Adhikari

    ECI Order Dated 12th April 2021 to Shri Suvendu Adhikari
     

    204 downloads

    Submitted

  5. General Election to the Legislative Assembly of NCT of Delhi- Use of Electronic Voting Machines and VVPAT.

    No. 576/3/EVM/2020/SDR-Vol.I
    Dated: 14th  January,2020
    To,
    The Chief Electoral Officer
    NCT of Delhi
     Subject: -General Election to the Legislative Assembly of NCT of Delhi- Use of Electronic Voting Machines and VVPAT.
     Sir,
    I am directed to enclose herewith the Commission’s Direction dated  14thJanuary, 2020, regarding use of Electronic Voting Machines and VVPAT at the current General Election to the Legislative Assembly of NCT of Delhi. The Direction may be published in the Official Gazette of NCT of Delhi immediately.
    2.         I am further directed to invite your attention to the Rules 49A, 49B, 49P and 49T(2) of the Conduct of Elections Rules, 1961, relating to the designs of voting machines, form and language(s) of the ballot paper on the balloting unit, design and language of tendered ballot paper and the manner of sealing of voting machines after the poll. The related instruction in this regard contained in the Chapter on‘Postal Ballot Papers and Ballot Papers for Voting Machines’, in Returning Officers’ Handbook, 2019edition may kindly be followed. Attention is also invited to the instructions regarding use of VVPAT system and sealing of the paper slip after counting is completed.
    3         The above mentioned instructions may be brought to the notice of the Returning Officers of the Constituencies concerned for their information and compliance.
    4.         The aforesaid decision of the Commission may also be given wide publicity.
    5.         As regards counting of votes, your attention is invited to the provisions of Rules 50 to 54A, 60 to 66A and 55C to 57C of the Conduct of Elections Rules, 1961, and also the Commission’s detailed directions and instructions relating to counting of votes as contained in the Returning Officers’ Handbook, 2019 and the other supplementary instructions issued on the subject, from time to time.  The Returning Officers should be instructed to follow the said directions and instructions scrupulously.
    6.      Kindly acknowledge receipt and confirm action taken.
     
    Yours faithfully,
                (Abhishek Tiwari)
     Under Secretary
               
    ---------------------------
    To be published in the Official Gazette of State Government of NCT of Delhi
    ELECTION COMMISSION OF INDIA
    Nirvachan Sadan, Ashoka Road, New Delhi – 110001
     
    Dated: 14thJanuary, 2020
    DIRECTION
                No.576/3/EVM/2020/SDR-Vol.I:- Whereas, Section 61A of the Representation of the People Act, 1951, provides that the giving and recording of votes by Voting Machines in such manner as may be prescribed, may be adopted in such constituency or constituencies as the Election Commission of India may, having regard to the circumstances of each case, specify; and
    2.         Whereas, as per the proviso to Rule 49A of the Conduct of Elections Rules, 1961, a Printer with a drop box of such design, as may be approved by the Election Commission of India, may also be attached to voting machine for printing a paper trail of the vote, in such constituency or constituencies or parts thereof as the Election Commission of India may direct; and
    3.         Whereas, the Commission has considered the circumstances in all the Constituencies for the General Election to the Legislative Assembly of NCT of Delhi announced by the Commission’s Press Note No. ECI/PN/4/2020 dated 6th January, 2020 ,and is satisfied that sufficient number of Electronic Voting Machines and Printers for printing Paper Trail [Voter Verifiable Paper Audit Trail(VVPAT)] are available for taking the poll in all the Assembly Constituencies of NCT of Delhi, the polling personnel are well trained in efficient handling of the Electronic Voting Machines and Printers for Paper Trail (hereafter referred to as ‘VVPAT Printers’) and the electors are also fully conversant with the operation of the Electronic Voting Machines and the VVPAT  Printers;
     4.         Now, therefore, the Election Commission of India, in exercise of its powers under the said Section 61A of the Representation of the People Act, 1951, and Rule 49A of the Conduct of Elections Rules, 1961, hereby specifies all the Assembly Constituencies of NCT of Delhi for the general election to the Legislative Assembly notified on 14-01-2020 as theconstituencies in which the votes,shall be given and recorded by means of Electronic Voting Machines and  VVPAT printers in the manner prescribed, under the Conduct of Elections Rules, 1961, and the supplementary instructions issued by the Commission from time to time on the subject.
      5.         The Commission also hereby approves the design of the Electronic Voting Machine and the Printer with the drop box (the VVPAT Printers) as developed by the Bharat Electronics Ltd., Bangalore and Electronics Corporation of India Ltd., Hyderabad, which shall be attached to the said machines, to be used for the giving and recording of votes in all the Constituencies.
    By Order,
     (N.T.BHUTIA)
     Secretary

    200 downloads

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  6. Notice to Ms. Usha Thakur, BJP Minister

    Notice to Ms. Usha Thakur, BJP Minister

    196 downloads

    Submitted

  7. General Election to the State Legislative Assembly of NCT of Delhi, 2020- Commission’s order regarding identification of electors.

    No. 3/4/ID/2020/SDR/VOL.I
    Dated: 16th   January, 2020
    To,
    The Chief Electoral Officer
    NCT of Delhi
     Subject: General Election to the State Legislative Assembly of NCT of Delhi, 2020- Commission’s order regarding identification of electors.
    Sir,
               I am directed to enclose herewith Commission's Order dated 16thJanuary, 2020 regarding identification of electors at the General Election to the State Legislative Assembly of NCT of Delhi.
    2.         The Commission has directed that 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. Those electors who are not able to produce the EPIC shall produce one of the alternative photo identity documents mentioned in paragraph 7 of the Order for establishing their identity. The list of documents is reproduced below for clarity:
    (i) Passport,
    (ii) Driving License,
    (iii)Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies,
    (iv) Passbooks with photograph issued by Bank/Post Office,
    (v) PAN Card,
    (vi) Smart Card issued by RGI under NPR,
    (vii) MNREGA Job Card,
    (viii) Health Insurance Smart Card issued under the scheme of Ministry of Labour,
    (ix) Pension document with photograph,
    (x) Official identity cards issued to MPs/MLAs/MLCs, and
    (xi) Aadhaar Card.
    3.         In the case of EPIC, minor discrepancies in the entries therein should be ignored provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer of another Assembly Constituency, such card shall also be accepted for identification provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is
    not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the alternative photo documents mentioned in Para 7 of the Order.
    4.         On earlier occasions, the Commission had allowed Photo Voter Slip as a document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse as these are printed after the finalization of the roll and distributed just close to the poll through Booth Level Officers. The design of Photo Voter Slip does not incorporate any security feature. In fact, Photo Voter Slip was started as an alternative document as the coverage of EPIC was not complete. As per available information, at present, 100 per cent electors possess EPIC, and more than 99 per cent adults have been issued Aadhaar Cards. Taking all these facts in view, Commission has now decided that Photo Voter Slip shall henceforth not be accepted as a stand-alone identification document for voting. However, Photo Voter Slip will continue to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that Photo Voter Slips shall not be accepted as a stand-alone identification document for voting, the words 'THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING" shall be printed on the Photo Voter Slip in bold letters. Photo Voter Slips shall continue to be printed.
    5.         Overseas electors shall have to produce their original passport only for identification.
    6.         The Order may be brought to the notice of the Returning Officers and all Presiding Officers. A copy of the Order translated in the vernacular language should be supplied to each of the Presiding Officers. The Order shall be got published in the StateGazette, immediately. This Order shall also be given wide publicity through print/electronic media for information of the general public and electors immediately and subsequently at regular intervals till the date of polling. This should include paid Advertisements in the newspapers. All political parties in your State/UT and contesting candidates may also be informed, in writing, regarding these directions.
    7.         The Returning Officers shall explain the implications of this Order and explain the contents thereof to all Presiding Officers through special briefings. They should also ensure that a copy of this letter is available with the Presiding Officers at all polling stations /booths in the constituency.
    8.         Kindly acknowledge receipt and confirm action taken.

    196 downloads

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  8. ECI Order dated 15 April 2021 to Shri Dilip Ghosh

    ECI Order dated 15 April 2021 to Shri Dilip Ghosh
     

    193 downloads

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  9. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Mizoram– regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Mizoram– regarding.
     

    192 downloads

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  10. Bye-elections to Andhra Pradesh Legislative Assembly 2012 from 18 ACs and 1 PC – Representation against arrest of Y.S. Jaganmohan Reddy - regarding.

    Bye-elections to Andhra Pradesh Legislative Assembly 2012 from 18 ACs and 1 PC – Representation against arrest of Y.S. Jaganmohan Reddy - regarding.
     

    191 downloads

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  11. Affidavits File by the candidates with their nomination paper-disclosure of assets and liabilities by candidates-assets and liabilities in Foreign countries-clarification

    Affidavits File by the candidates with their nomination paper-disclosure of assets and liabilities by candidates-assets and liabilities in Foreign countries-clarification
     

    191 downloads

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  12. Submitted

  13. Duplicate, repeat, multiple, illegal, invalid, false etc. entries/voters in the electoral roll of Madhya Pradesh for Assembly Election, 2018 -regarding.

    Duplicate, repeat, multiple, illegal, invalid, false etc. entries/voters in the electoral roll of Madhya Pradesh for Assembly Election, 2018 -regarding.
     

    188 downloads

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  14. Reply to Shri Sachin Sawant from ECI

    Reply to Shri Sachin Sawant from ECI

    187 downloads

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  15. Notice to Shri Vishahulal Singh, BJP candidate from 87-Anuppur

    Notice to Shri Vishahulal Singh, BJP candidate from 87-Anuppur

    185 downloads

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  16. A few amendment made in the Commission’s Instruction No. 464/INST-VS/2014 dated 21.03.2014 regarding Distribution of Photo Voter Slip.

    A few amendment made in the Commission’s Instruction No. 464/INST-VS/2014 dated 21.03.2014 regarding Distribution of Photo Voter Slip.
     

    184 downloads

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  17. Filling up of 02 (Two) post of Assistant Director (Electoral Rolls), 04 (four) posts of Assistant Director (Law), one (01) post of Deputy Director (Law) and one (01) post of Joint Director (Law) in the Secretariat of the ECI on deputation basis.

    Filling up of 02 (Two) post of Assistant Director (Electoral Rolls), 04 (four) posts of Assistant Director (Law), one (01) post of Deputy Director (Law) and one (01) post of Joint Director (Law) in the Secretariat of the Election Commission of India on deputation basis. 

    भारत निर्वाचन आयोग सचिवालय में सहायक निदेशक (निर्वाचक नामावलियां) के 02(दो), सहायक निदेशक (विधि) के 04(चार) पदों, उप निदेशक (विधि) का एक(01) पद प्रतिनियुक्ति के आधार पर भरा जाना।
     

    184 downloads

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  18. Submitted

  19. Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the CEOs)

    Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in (addressed to the CEOs) 
     

    180 downloads

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  20. Special Summary Revision of Photo Electoral Rolls of intensive nature w.r.t. 01.01.2019 as qualifying date – Cluster Registration and Special Camps for Persons with Disabilities - regarding

    Special Summary Revision of Photo Electoral Rolls of intensive nature w.r.t. 01.01.2019 as qualifying date – Cluster Registration and Special Camps for Persons with Disabilities - regarding 

    180 downloads

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  21. Commission's Notice dated 20th April, 2019 to Shri Navjot Singh Sidhu, Leader of Indian National Congress

    Commission's Notice to
    Shri Navjot Singh Sidhu,
    Leader of Indian National Congress
    NOTICE
    Whereas, the Commission has announced the schedule for holding the General Election to the House of the People, 2019 vide Press Note no. ECI/PN/2019, dated10/03/2019 and provisions of Model Code of Conduct for political parties and candidates have come into force from that very date; and
    Whereas, the Chief Electoral Officer, Bihar, vide his letter dated  16th April, 2019  has forwarded a copy of video clip of the speech delivered by you on 15th April, 2019 at Blocks Barsoi and Barari of Katihar District in Bihar wherein you have made the following statements:-
    " ..........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 has been informed that FIR has been lodged against you for these statements under relevant sections of Law in Barsoi Police Station of Katihar District ; and
    Whereas, your said statement has been widely published in the electronic and print media; and 
    Whereas, Para (3) of part I ‘General Conduct’ of “Model Code of Conduct for the guidance of Political Parties and Candidates”, inter-alia, provides that there shall be no appeal to caste or communal feelings for securing votes, and Para (4) of the said part I provides that all parties and candidates shall avoid scrupulously all activities which are corrupt practices and offences under the election law; and
    Whereas, sub-section (3) of Section 123 of the Representation of the People Act, 1951, which deals with ‘Corrupt Practices’ provides:
    “The appeal by a candidate or his agent or by any other person with the consent of a candidate or his election agent to vote or refrain from voting for any person on the ground of his religion, race, caste, community or language or the use of, or appeal to religious symbols or the use of, or appeal to, national symbols, such as the national flag  or the national emblem, for the furtherance of the prospects of the election of that candidate or for prejudicially affecting the election of any candidate….”; and
    Whereas, the Hon’ble Supreme Court of India, vide judgement and Order dated 2.1.2017, in CivilAppeal No 37 of 1992 (Abhiram Singh vs C. D. Commachen), with Civil Appeal No.8339 of 1995, has held that Religion and Caste cannot be used by anyone while making any statement during electioneering or otherwise; and
    Whereas, the Commission is prima facie of the opinion that you have violated the aforesaid provisions of the MCC and the R. P. Act,1951 and also wilfully disobeyed the aforesaid Order of Hon'ble Supreme Court by making the impugned statements;
    Now, therefore, the Commission, after considering the available material and extant instructions on the matter, has decided to provide you an opportunity to explain your stand regarding the said statement. Your explanation shall be submitted within 24 hours of receipt of this Notice, failing which the Commission shall take a decision without further reference to you.

    178 downloads

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  22. 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

    177 downloads

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  23. ECI Order Dated 18.04.2021 to Ms. Sujata Mondal

    ECI Order Dated 18.04.2021 to Ms. Sujata Mondal

    176 downloads

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  24. General Election to Legislative Assembly of Sikkim, 2014- uploading of wrong Form 26 (Affidavit) submitted to by the contesting candidate Shri G.M Gurung on the website of the Election Commission of India and Chief Electoral Officer, Sikkim-reg.

    General Election to Legislative Assembly of Sikkim, 2014- uploading of wrong Form 26 (Affidavit) submitted to by the contesting candidate Shri G.M Gurung on the website of the Election Commission of India and Chief Electoral Officer, Sikkim-reg. 

    175 downloads

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  25. 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.

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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. 

Voter Helpline App

Voter HelplineDownload our Mobile App 'Voter Helpline' from Play Store and App Store. The  App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

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