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Current Issues

1,238 files

  1. Order of Hon’ble Madras High Court on imposition 144 of the cr.PC by Puducherry Government

    Order of Hon’ble Madras High Court on imposition 144 of the cr.PC by Puducherry Government

    562 downloads

    Submitted

  2. Media Coverage during the period referred to in Section 126A of RP Act, 1951 -violations - regarding.

    Media Coverage during the period referred to in Section 126A of RP Act, 1951 -violations - regarding.

    1,119 downloads

    Submitted

  3. Regarding implementation of ECI order dated 20.03.2021.

    Regarding implementation of ECI order dated 20.03.2021.
     

    1,311 downloads

    Submitted

  4. Bye-Elections - Release of funds under MPs'/MLAs' Local Area Development Scheme.

    Bye-Elections - Release of funds under MPs'/MLAs' Local Area Development Scheme - regarding

    511 downloads

    Submitted

  5. Bye-elections to fill casual vacancies in Parliamentary/ State Legislative Assemblies of various States - Instructions on Enforcement of Model Code of Conduct - regarding

    Bye-elections to fill casual vacancies in Parliamentary/ State Legislative Assemblies of various States - Instructions on Enforcement of Model Code of Conduct - regarding

    605 downloads

    Submitted

  6. Adherence to prescribed security protocols during the MCC period

    No. 437/6/ ECI/INST/FUNCT/MCC/ 2021  
    Dated: 14th March, 2021
    To,
    The Chief Electoral Officers of all States and Union Territories.
    Subject: Adherence to prescribed security protocols during the MCC period- regarding.
    Sir/Madam,
     It has been brought to the notice of Commission that at some occasions, the Star Campaigners are not adhering to the security protocols laid down by the security agencies and exposing themselves to security risk during the campaign. Attention has also been drawn that the safety provisions as prescribed in the Motor Vehicle Act, 1988 [as amended) (e.g. applying seat belt etc.) are also not being followed in some cases thereby violating the existing statutory provisions punishable under law.
    2. Commission has, time and again, emphasised on the safety and security of all candidates during campaign. In this connection, attention is drawn to Commission's letter No. 43716/g6-PLN-lll dated 09.04.1996 and 437/6/ZOO7IPLN.u dated 24.L0.2007 (copies enclosed) which specify the use of bullet proof car by the persons provided with Z+ security cover as prescribed by the Ministry of Home Affairs, Government of India. Star campaigners, who have been provided with security cover by the security agencies, must adhere to the security protocols laid down to avoid any security breach which may expose them to risk. Also, all Candidates including Star Campaigners must follow the safety instructions during the use of any vehicle including helicopter etc. as prescribed under the relevant laws to avoid any mishap or accident, which may endanger the life and property of individual[s) and/or public at large.
    3. In view of the aforesaid and giving utmost importance to the security of Star campaigners and Candidates, Commission has directed that these instructions must be brought to the notice of all the Political Parties and Candidates including Star Campaigners for strict compliance in their own interest and possible sensational impact on general law & order across State/UT in case of any untoward incident.

    474 downloads

    Submitted

  7. General Election to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021 - Equitable opportunity to have access to advertisement spaces for election related advertisement

    General Election to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021 - Equitable opportunity to have access to advertisement spaces for election related advertisement

    935 downloads

    Submitted

  8. Release of funds under MPs’/MLAs’ Local Area Development Scheme - General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021

    General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021 and Bye elections to the Parliamentary Constituencies of Malappuram, Kerala State and Kanniyakumari, Tamil Nadu State - Release of funds under MPs’/MLAs’ Local Area Development Scheme.

    1,373 downloads

    Submitted

  9. Immediate action to be taken for enforcement of Model Code of Conduct

    Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021 and Bye elections to the Parliamentary Constituencies of Malappuram, Kerala State and Kanniyakumari, Tamil Nadu State - regarding.

    1,999 downloads

    Submitted

  10. Application of Model Code of Conduct

    Application of Model Code of Conduct – General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021 and Bye elections to the Parliamentary Constituencies of Malappuram, Kerala State and Kanniyakumari, Tamil Nadu State – reg.

    4,786 downloads

    Submitted

  11. Directions of the Commission regarding protection to Election Officials working in States/UTs-reg.

    Directions of the Commission regarding protection to Election Officials working in States/UTs-reg.

    1,712 downloads

    Submitted

  12. General Elections to State Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Advisory for Transfer/Posting of officers connected with conduct of elections.

    General Elections to State Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and  Puducherry - Advisory for Transfer/Posting of officers connected with conduct of elections - regarding

    14,341 downloads

    Submitted

  13. NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON VOTERS’ EDUCATION & AWARENESS, 2020- Memorandum

    No. 491/Media Award/2020/Communication 
    Dated: 23rd November, 2020    
     
    MEMORANDUM 
    NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON
    VOTERS’ EDUCATION & AWARENESS-2020
     
    Election Commission of India invited entries from Media Houses for the National Media Award for best campaign on Voters’ Education and Awareness during the year 2020 vide its memorandum dated 20th October, 2020.
    2. Now, the Commission has decided to extend the last date of receiving of nominations and has fixed 10th December, 2020 as the extended last date.
    3. The entries must reach on or before 10th December, 2020 at the following address:
     
              Shri Pramod Kumar Sharma, Secretary (Media & Communication)
              Election Commission of India, Nirvachan Sadan,
              Ashoka Road, New Delhi-110001.
              Email: media[.]election[.]eci[@]gmail[.]com
              Ph. No.: 011-23052057

    1,014 downloads

    Submitted

  14. Submitted

  15. Order to Ms. Imarti Devi, Candidate from 19-Dabra (SC) Constituency

    Order to Ms. Imarti Devi, Candidate from 19-Dabra (SC) Constituency

    379 downloads

    Submitted

  16. Submitted

  17. Notice to Ms. Usha Thakur, BJP Minister

    Notice to Ms. Usha Thakur, BJP Minister

    195 downloads

    Submitted

  18. Order to Shri Mohan Yadav, BJP Minister

    Order to Shri Mohan Yadav, BJP Minister

    146 downloads

    Submitted

  19. Submitted

  20. Submitted

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

    Order to Shri Kailash Vijayvargiya, General Secretary, BJP

    297 downloads

    Submitted

  22. 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

    150 downloads

    Submitted

  23. Notice to Ms. Imarti Devi, BJP candidate from 19-Dabra(SC)

    Notice to Ms. Imarti Devi, BJP candidate from 19-Dabra(SC)

    454 downloads

    Submitted

  24. Notice to Shri Sajjan Singh Verma, Congress leader

    Notice to Shri Sajjan Singh Verma, Congress leader

    160 downloads

    Submitted

  25. Notice to Shri Kailash Vijayvargiya, BJP

    Notice to Shri Kailash Vijayvargiya, BJP 

    173 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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