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Current Issues

  

1,145 files

  1. 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

    108 downloads

    Submitted

  2. 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.   
     

    165 downloads

    Submitted

  3. Procedure to be adopted for voting through postal ballot by Absentee voters on Essential Service (AVES) -reg.

    Voting through  postal ballot by Absentee Voters on Essential Service (AVES)
     
    By the Conduct of Elections (Amendment) Rules, 2019, ‘Absentee Voters’ have been given the facility of voting through postal ballot paper.
    Provisions made by the amendments
    (1)   `Absentee Voter’ has been defined in clause (a) of Rule-27A of CE Rules, 1961 as a person belonging to the class of persons notified by the Commission in terms of clause (c) of Section-60 of RP Act, 51 comprising persons employed in essential services who, on account of the compulsion of their duties, are not able to be present in their polling station on the day of poll.  This category would also include senior citizens of 80 plus age and those belonging to the category of physically disabled (PWD). 
    (2)   The Commission has notified the officials of (i) Delhi Metro Rail Corporation, (ii) Northern Railway (Passenger and Freight) Services and (iii) Media persons to whom authority letters have been issued with the approval of the Commission as absentee voters on the category of essential service for the purpose of the facility of postal ballot voting.  Accordingly, the officials of these categories who are enrolled in the electoral roll in Delhi and who would be certified to be on duty on the day of poll (08-2-2020), and on account of theirsuch official duties,will not be able to be present in the polling station for voting on that day, will be eligible for voting through postal ballot as absentee voters in the essential service category. 
    (3)   Absentee Voter wishing to vote by  postal ballot has to make application to the Returning Officer in Form-12D giving all requisite particulars.  In the case of those Absentee Voters belonging to  the category of essential services, their application is required to be verified by the Nodal officer appointed by the organisation concerned.  Such application seeking postal ballot facility should reach the RO within five days following the date of notification of the election concerned.

    94 downloads

    Submitted

  4. Postal Ballot facility for Senior Citizen (80+) and Person with Disability voters - regarding.

    No. 52/2019/SDR/ETPBS-VOL.II
    Dated:  8th January, 2020
    To,
                The Chief Electoral Officer
                NCT of Delhi
                Delhi.
    Subject:  Commission’s Notification under Section 60(c) of the RP Act, 1951- issue of postal ballot electors above the age of 80 years and electors with Physical disability -regarding.
    Sir,
                I am directed to forward herewith the Commission’s Notification No. 52/2020/SDR dated 8th January, 2020 on the subject cited. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission.
                A copy of the procedure to be adopted for voting through postal ballot by Absentee voters in the category of senior citizens (AVSC) and PwDs (AVPD) is also enclosed herewith.
                    Kindly acknowledge.
    Yours faithfully,
    (N.T.Bhutia)
    Secretary

    178 downloads

    Submitted

  5. GE to the LA of NCT of Delhi - Instruction related to Counting of Votes, Paid Holiday, Sale of Liquor and Carrying Mobile Phone inside the Counting Hall

    Important Instructions regarding General Election to the Legislative Assembly of NCT of Delhi:
    1. Counting of Votes
    2.Grant of Paid Holiday
    3.Prohibition of Sale on Liquor 
    4. Carrying Mobile Phone by RO/ARO inside the Counting Hall.

    694 downloads

    Submitted

  6. 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 Assembly of NCT of Delhi, 2020

    1,246 downloads

    Submitted

  7. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme

    General Election to the Legislative Assembly of NCR of Delhi, 2020 - Release of funds under MPs'/MLAs' Local Area Development scheme.

    251 downloads

    Submitted

  8. Application of Model Code of Conduct

    Application of Model Code of Conduct - General Election to Legislative Assembly of NCT of Delhi.
    The provisions of the Model Code of Conduct for the guidance of the Political Parties and Candidates have come into force with immediate effect and which will be in force till the completion of the General Election to the Legislative Assembly of NCT of Delhi. This may be brought [o the notice of the Central and State Government, all  Ministries/Departments/offices of the Union Government/the State Government' A copy of instructions issued by you to this effect may be sent to the Commission for its information and record.

    766 downloads

    Submitted

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

    No. 491/Media Policy/2019-Communication   
    Dated: 27th November, 2019
     
    To,
                All Print and Electronic Media
     Sub:    Media Coverage during the period referred to in Section 126A of R.P. Act, 1951 – violations – regarding.
     Madam/Sir,
                Attention of all media is invited to the Commission’s letter no. 491/Media Policy/2017 – Communication dated 30th March, 2017 (enclosed) by which the Commission had issued an advisory to all the media (electronic and Print) to refrain from telecasting/publishing programmes which in any way whatsoever predict the results of the elections during the prohibited period under 126A to ensure free, fair and transparent election.
    2.         The Commission is of the view that prediction of results of elections in any form or manner by way of predictions etc. by Astrologers, Tarot Readers, Political Analysts or by any persons during the prohibited period is violation of the spirit of Section 126A which aims to prevent the electors of constituencies still going to polls from being influenced in their voting by such predictions about the prospects of the various political parties.
    3.         In view of the above, all the media (Electronic and Print) are hereby advised not to publish/publicize any such article/programme related to the dissemination of results, during the prohibited period between 7.00 AM on 30.11.2019 (Saturday) and 5.30 PM on 20.12.2019(Friday) in the current General Election to the State Legislative Assembly of Jharkhand, 2019.

    369 downloads

    Submitted

  10. 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

    292 downloads

    Submitted

  11. 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.

    167 downloads

    Submitted

  12. General Election to the Legislative Assembly of Jharkhand 2019- Use of Electronic Voting Machines and VVPAT

    General Election to the Legislative Assembly of Jharkhand 2019- Use of Electronic Voting Machines and VVPAT

    207 downloads

    Submitted

  13. Submitted

  14. Bye Election to the Legislative Assembly of Karnataka, 2019. Commission's Direction regarding transmission of postal ballot papers for service voters electronically.

    Bye-Election to the Legislative Assembly of Karnataka, 2019. Commission's
    Direction regarding transmission of postal ballot papers for service voters electronically-ETPBs regarding.

    356 downloads

    Submitted

  15. Bye Elections to fill Casual Vacancy in Fifteen (15) Assembly Constituency of Karnataka - Instructions on Grant of Paid Holiday and Prohibition on Sale on Liquor

    Bye Elections to fill Casual Vacancy in Fifteen (15) Assembly Constituency of Karnataka -
    Instructions on
    1.Grant of Paid Holiday; and
    2.Prohibition on Sale on Liquor 

    999 downloads

    Submitted

  16. Bye Elections to the Legislative Assembly of Karnataka, 2019. - Use of Electronic Voting Machines and VVPAT-reg.

    Bye Elections to the Legislative Assembly of Karnataka, 2019. - Use of Electronic Voting Machines and VVPAT-reg.

    55 downloads

    Submitted

  17. 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

    196 downloads

    Submitted

  18. Submitted

  19. Revised schedule for Special Summary Revision of Photo Electoral Rolls with reference to 01.01.2020 as the qualifying date and Elector’s Verification Programme (EVP)- regarding.

    No.23/2019-ERS (Vol.-III)     Dated:11th November, 2019
     
     
    To,
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand, Jammu & Kashmir, Maharashtra and NCT of Delhi)
     
    Subject: -   Revised schedule for Special Summary Revision of Photo Electoral Rolls with reference to 01.01.2020 as the qualifying date and Elector’s Verification Programme (EVP)- regarding.
     
    Reference:- 
       1.  Letter Nos.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 09.08.2019
       5.  Letter No.23/2019-ERS (Vol.-III), dated 30.08.2019
       6.  Letter No.23/2019-ERS (Vol.-III), dated 28.09.2019 and
       7.  Letter No.23/2019-ERS (Vol.-III), dated 12.10.2019
     
    Sir/Madam,
    I am directed to refer to the Commission’s letters mentioned above on the subject cited whereby schedule for the Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 and Electors Verification Programme (EVP) along with the necessary instructions/guidelines were communicated. The Commission has reviewed the progress of EVP andobserved that large numbers of Forms received for inclusion/deletion/correction, are yet to be disposed of before draft publication. The Commission has also received requests from some CEOs for more time to complete the remaining work.
    2.         Keeping in view the position stated above,the Commission has decided to extend the period for completion of EVP and accordingly change the schedule of SSR, 2020, as per the table given below. 
    S.No.
    Activity
    Period
      1.
    Elector’s Verification Programme (EVP) and other pre-revision activities including rationalization of polling stations.
     Upto 30.11.2019 (Saturday)
    2.
    Publication of Integrated draft electoral roll
    On 16.12.2019 (Monday)
    3.
    Period for filing claims & objections
    16.12.2019 (Monday) to 15.01.2020 (Wednesday)
    4.
    Disposal of claims and objections
    By 27.01.2020 (Monday)
    5.
    Preparation of supplements
    By 04.02.2020 (Tuesday)
    6.
    Final publication of electoral roll
    On 07.02.2020 (Friday)
     
     
     
     
     
     
     
     
     
     
     
     
     
     
     
    3.         All the officials/ officers concerned shall be informed of the Commission’s above directions for its compliance.
    4.        Wide publicity to the modified schedule of SSR, 2020 shall be made through all available media. Political Parties shall be informed of the modified schedule in writing.

    1,074 downloads

    Submitted

  20. 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.

    248 downloads

    Submitted

  21. Postal ballot voting facility for senior citizens and PWDs who wish to vote through postal ballot-- Commission's Notification-regarding

    Postal ballot voting facility for senior citizens and PWDs who wish to vote through postal ballot-- Commission's Notification regarding

    341 downloads

    Submitted

  22. Submitted

  23. Ref. Case 3(P) of 2017- Reference from Hon’ble President of India under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991- disqualification of Shri Sanjeev Jha and 10 Others, MLA - reg.

    File No. 113/3(P)/NCT Delhi/2017/Registry
    COMMISSION’S OPINION DATED 26.08.2019 and Hon’ble President’s Order dated 28th October, 2019. - REFERENCE FROM HON’BLE PRESIDENT OF INDIA - DISQUALIFICATION OF SHRI SANJEEV JHA AND 10 OTHERS, MLA.
    Allegation of disqualification- for- holding office of profit- Co-Chairperson in District Disaster Management Authorities in 11 districts in Delhi.
    Constitution of India- disqualification under Section 15(1)(a)- Held- not disqualified- no remuneration by way of salary, allowances, sitting fee etc. nor any other facility like staff car, office space, supporting staff, telephone, residence provided – Exemption under Item 14 of Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act, 1997.
    The Election Commission held that Item 14 of the Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act), 1997 provides for exemption for the office of Chairman, Director or Member of a statutory or non-statutory body or committee etc. constituted by Government of NCT, provided that the said Chairman, Director or Member are not entitled to any remuneration.

    469 downloads

    Submitted

  24. Postal ballot facility for the categories of Senior Citizen and Persons with Disabilities-Direction and guidelines-reg.

    Postal ballot facility for the categories of Senior Citizen and Persons with
    Disabilities-Direction and guidelines-reg.

    244 downloads

    Submitted

  25. Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the Legislative Assembly of Jharkhand, 2019

    Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the Legislative Assembly of Jharkhand, 2019

    467 downloads

    Submitted

  

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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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