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Current Issues

1,236 files

  1. General Election from 96- Patkura Assembly Constituency of the State Legislative Assembly of Odisha and 8-Vellore Parliamentary Constituency of Tamil Nadu-Release of funds under MPs'/MLAs' Local Area Development Scheme

    General Election from 96- Patkura Assembly Constituency of the State Legislative Assembly of Odisha and 8-Vellore Parliamentary Constituency of Tamil Nadu-Release of funds under MPs'/MLAs' Local Area Development Scheme.

    173 downloads

    Submitted

  2. 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.

    173 downloads

    Submitted

  3. ECI Order dated 13 April 2021 to Sh. Rahul Sinha

    ECI Order dated 13 April 2021 to Sh. Rahul Sinha

    172 downloads

    Submitted

  4. Submitted

  5. Notification regarding 154-Rajarajeshwarinagar Assembly Constituency

    Notification regarding 154-Rajarajeshwarinagar Assembly Constituency 
    (Bilingual)

    171 downloads

    Submitted

  6. Notice to Shri Kailash Vijayvargiya, BJP

    Notice to Shri Kailash Vijayvargiya, BJP 

    170 downloads

    Submitted

  7. Presence of Observer during randomization of polling personnel, sealing of strong room, scrutiny of Form-17A and during counting.

    Presence of Observer during randomization of polling personnel, sealing of strong room, scrutiny of Form-17A and during counting.
     

    167 downloads

    Submitted

  8. Submitted

  9. Wearing of Political Party's Name / Symbol / Badges / Signs / Slogan inside the Polling Station - Regarding.

    Wearing of Political Party's Name / Symbol / Badges / Signs / Slogan inside the Polling Station - Regarding.
     

    164 downloads

    Submitted

  10. ECI letter to the National and State Political Parties on campaign, rallies, public meeting etc.

    ECI letter to the National and  State Political Parties on campaign, rallies, public meeting etc.

    163 downloads

    Submitted

  11. General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2O18 – MCC - Screening Committee - regarding.

    General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2O18 – MCC - Screening Committee - regarding. 
     

    163 downloads

    Submitted

  12. General Election to the Legislative Assembly of NCT of Delhi- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding.

    No. 52/2020/SDR-Vol.I                                                        
    Dated: 13th  January,2020
     
    To,
    The Chief Electoral Officer
    NCT of Delhi
    Sub: -    General Election to the Legislative Assembly of NCT of Delhi- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding.
    Sir,
    I am directed to forward herewith a copy of the Direction dated 13thJanuary, 2020 issued by the Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the manner of transmitting postal ballot papers electronically for transmission of postal ballots for service voters at the current General Election to the State Legislative Assembly of  NCT of Delhi.
    You are requested to forward copy of the Direction to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers /District Election Officers in this regard.
     
    Kindly acknowledge receipt.
     Yours faithfully, 
    (Abhishek Tiwari)
    Under Secretary
     
    --------------------------------
    ELECTION COMMISSION OF INDIA
    Nirvachan Sadan, Ashoka Road, New Delhi-110001
     
    No. 52/2020/SDR/Vol.I
    Dated:  13th January, 2020
     
    DIRECTION
     
    In terms of the provisions of the Second Proviso to sub-rule(l) of Rule 23 of the Conduct of Elections Rules, 1961, the Commission hereby lays down the following manner for transmission of postal ballot papers by electronic means to the service voters and counting of the postal ballots received back from service voters: -
    1. Documents to be transmitted -
     The Returning Officer shall transmit the following documents electronically:
    (a) Postal Ballot Paper,
    (b) Form 13-A-Declaration by Elector,
    (c) Label for Form 13-B- Cover A (Inner Envelope),
    (d) Label for Form l3-C-Cover B (Outer Envelope),
    (e) Form l3-D- Instructions for the Guidance of Elector.
    2. Mode of transmission-
    After the Central Administration Officer (C- Admin) activates the RO operations regarding release of postal ballot paper electronically, the Returning Officer shall be able to log into the system and perform the following activities.
    a. Enter/view the data for the election of his constituency as per the election schedule (i.e. description of the election, state code of constituency, type of constituency (AC or PC), number of constituency, name of constituency, date of the election and RO address for mailing/dispatching back the marked Postal          
    b. Enter/view the download window (i.e. start date and time and end date and time) for Postal Ballot
    c. Load template of the Postal Ballot Paper specific to his constituency
    d. View and approve the sample Postal Ballot generated by the system

    158 downloads

    Submitted

  13. Hosting of electoral roll on the CEOs' website on the date of draft/final publication of electoral rolls- Free supply of copies of Electoral Rolls to recognized political parties during revision of Electoral Rolls Free supply, of copy, of Electoral Roll

    Hosting of electoral roll on the CEOs' website on the date of draft/final publication of electoral rolls- Free supply of copies of Electoral Rolls to recognized political parties during revision of Electoral Rolls Free supply, of copy, of Electoral Roll to candidates of recognized political parties during election- supply of copies of electoral rolls to unrecognised political parties/NGOs/public - regarding. 
     

    157 downloads

    Submitted

  14. Notice to Shri Sajjan Singh Verma, Congress leader

    Notice to Shri Sajjan Singh Verma, Congress leader

    155 downloads

    Submitted

  15. Instructions on prevention of defacement of open spaces and public property - regarding

    Instructions on prevention of defacement of open spaces and public property - regarding 
    (Bilingual)
     

    155 downloads

    Submitted

  16. General Elections to the House of People, 2019 – Change of polling timing in 3-Anantnag Parliamentary Constituency

    By Mail/camp bag
    ELECTION COMMISSION OF INDIA
    NirvachanSadan, Ashoka Road, New Delhi-110001
    No. 464/J&K-HP/2019/NS-1                                     Dated: 19thApril, 2019
    To
                       The Chief Electoral Officer,
                       Jammu and Kashmir,
                       Srinagar.
     
    Subject:      General Elections to the House of People, 2019 – Change of polling timing-Reg.
    Sir,
                                          I am directed to forward herewith a copy of the Commission’s Notification No. 464/EPS/2019(3) dated 19th April, 2019 regarding change of hours of poll in respect of 3-Anantnag Parliamentary Constituency.
    You are requested to kindly make the necessary arrangements for its publication in State Gazette. Wide publicity be given through all possible media and the political parties should be informed in writing.
    Kindly acknowledge the receipt of this letter.
                                                                                                              Yours faithfully,
                                                                                       (SUMIT MUKHERJEE)
    PRINCIPAL SECRETARY
     
     
     
    TO BE PUBLSIHED IN AN EXTRAORDINARY GAZETTE OF INDIA, PART-II, SECTION 3(iii) IMMEDIATELY.
    TO BE RE-PUBLSIHED IN AN EXTRAORDINARY GAZETTE OF JAMMU & KASHMIR STATE IMMEDIATELY.
     
     
     
    ELECTION COMMISSION OF INDIA
    Nirvachan Sadan, Ashoka Road, New Delhi-110001
     
    No. 464/EPS/2019(3)                                                                                                           Dated: 19th April, 2019.
    29 Chaitra, 1941(Saka)
     
    NOTIFICATION
     
    WHEREAS, the Election Commission of India by Notification No. 464/EPS/2019(3), dated 28th March, 2019 issued under Section 30 read with Section 56 of the Representation of the People Act, 1951 (43 of 1951) has fixed the hours of poll in respect of 3-Anantnag Parliamentary Constituency in the State of Jammu and Kashmir from 7.00 A.M. to 6.00 P.M.; and
    WHEREAS, after considering the reports of District Administration, Police Administration, Observers and Chief Electoral Officer and taking into account all material circumstances including law and order situation comprised within the said 3-Anantnag Parliamentary Constituency in the State of Jammu and Kashmir.
    Now, therefore, in exercise of the powers conferred by Section 56 of the Representation of the People Act, 1951 read with Section 21 of the General Clauses Act, 1897 (10 of 1897), the Election Commission of India hereby makes the following amendments in its notification dated 28th March, 2019 referred to above, namely:-
    In the Table of the SCHEDULE appended to the said notification, against 3-Anantnag Parliamentary Constituency in the State of Jammu & Kashmir, for the existing entries in column 4,  , following entries shall respectively be substituted:-
    State
    Parliamentary Constituency/Assembly Constituency segment
    Date of Poll
    Hours of poll
    1
    2
    3
    4
    Jammu & Kashmir
    In all the Polling Stations falling in Anantnag District.
    23rd April, 2019 (Tuesday)
    07.00 A.M. to 4.00 P.M.
    In all the Polling Stations falling in Kulgam District.
    29th April, 2019 (Monday)
    07.00 A.M. to 4.00 P.M.
    In all the Polling Stations falling in Shopian & Pulwama Districts.
    6th May, 2019 (Monday)
    07.00 A.M. to 4.00 P.M.
     
    By order,
     
    (SUMIT MUKHERJEE)
    PRINCIPAL SECRETARY

    152 downloads

    Submitted

  17. Pre-certification of Political Advertisements in Print Media on the day of poll and one day prior to poll in Chhattisgarh– regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll and one day prior to poll in Chhattisgarh– regarding. 
    छत्तीसगढ़ में मतदान दिवस को और मतदान दिवस से एक दिन पहले प्रिंट मीडिया में राजनैतिक विज्ञापनों का पूर्व-प्रमाणन-तत्संबंधी।

    152 downloads

    Submitted

  18. Updated List of state level master trainers (SLMTs) trained at IIIDEM from January, 2013 to mid July, 2013.

    Updated List of state level master trainers (SLMTs) trained at IIIDEM from January, 2013 to mid July, 2013.
     

    152 downloads

    Submitted

  19. Instructions of the Commission with respect to use of Social Media in Election Campaigning

    Instructions of the Commission with respect to use of Social Media in Election Campaigning
     

    152 downloads

    Submitted

  20. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme - Bye election (Gujarat)

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

    151 downloads

    Submitted

  21. Draft Recruitment rules for Group-C posts in Departmental Canteen of ECI

    Draft Recruitment rules for Group-C posts in Departmental Canteen of ECI
     

    150 downloads

    Submitted

  22. Shortlisted candidates for Legal Researcher written exam.

    Shortlisted candidates for Legal Researcher written exam. 
     

    149 downloads

    Submitted

  23. Order regarding removal of Sh. Anurag Thakur and Sh. Parvesh Sahib Singh from the list of Star Campaigners of BJP

    No.437/DL-LA/4/2020/N.S.-II                                                   
    Dated:  29th January, 2020
     
    ORDER
                    In connection with the current general election to the Legislative Assembly of NCT of Delhi, Bharatiya Janata Party, a recognized National Party, vide their letter dated 21-01-2020, has furnished the names of leaders (star campaigners) of the said Party in terms of the provisions of Explanation 1(a) to subsection (1)  to sub-section (1) of Section 77 of the representation of the People Act, 1951. Names of Shri Anurag Thakur and Shri Parvesh Sahib Singh were among the list of forty leaders furnished by the Party.
                The Commission has noticed that Shri Anurag Thakur and Shri Parvesh Sahib Singh have made statements/speeches contents of which were in violation of the letter and spirit of the various provisions of the Model Code of Conduct for Political Parties and Candidates. The Commission has issued Notices to the said leaders regarding action against them under the Model Code of Conduct. The Commission has also issued a general Advisory to all political parties to instruct their functionaries and candidates to the provisions of the Model Code of Conduct.

    146 downloads

    Submitted

  24. Video Conferencing of Observers to be held on 2nd November, 2020

    General Election to the Legislative Assembly of Bihar, 2020- 3rd Phase – “Status Note/ Feedback” by Expenditure Observers for video Conference- Regarding

    145 downloads

    Submitted

  25. Letter written by Chief Election Commissioner of India to the Chief Minister of Punjab on the working of Election Commission officials

    Letter written by Chief Election Commissioner of India to the Chief Minister of Punjab on the working of Election Commission officials
     

    145 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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