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Current Issues

1,243 files

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

    Order to Shri Kailash Vijayvargiya, General Secretary, BJP

    300 downloads

    Submitted

  2. 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

    151 downloads

    Submitted

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

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

    455 downloads

    Submitted

  4. Notice to Shri Sajjan Singh Verma, Congress leader

    Notice to Shri Sajjan Singh Verma, Congress leader

    164 downloads

    Submitted

  5. Notice to Shri Kailash Vijayvargiya, BJP

    Notice to Shri Kailash Vijayvargiya, BJP 

    188 downloads

    Submitted

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

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

    289 downloads

    Submitted

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

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

    192 downloads

    Submitted

  8. Notice to Shri Mohan Yadav, Minister, Higher Education Department, Madhya Pradesh

    Notice to Shri Mohan Yadav, Minister, Higher Education Department, Madhya Pradesh 

    108 downloads

    Submitted

  9. Notice to Shri Kamal Nath, Ex CM, Madhya Pradesh

    Notice to Shri Kamal Nath, Ex CM, Madhya Pradesh

    332 downloads

    Submitted

  10. NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON VOTERS' EDUCATION & AWARENESS-2020- MEMORANDUM- Reg.

    No. 491/Media Award/2020/Communication
    Dated: 20th October, 2020
     
    MEMORANDUM 
    NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON
    VOTERS’ EDUCATION & AWARENESS-2020
     
              Election Commission of India invites entries from Media Houses for the National Media Award for best campaign on Voters’ Education and Awareness during the year 2020. There shall be four Awards, one each for Print media, Television (Electronic), Radio (Electronic) and Online (Internet)/Social media. 
    2.       The awards are to recognize the outstanding contributions by Media Houses to promote electoral participation by creating awareness about accessible elections, educating people about the electoral process and raising awareness among the general public about the relevance and importance of voting and registration. 
    3.       The award(s) will be in the form of a citation and plaque and will be presented on the National Voters’ Day (25th January 2021).
    Criteria
    The Jury will base their assessment on the following criteria:
    Quality of Voter awareness campaign Extent of coverage / quantity Evidence of impact on the public Any other relevant factor(s)  CONDITIONS OF ENTRY 
    Entries must have been published or broadcast/telecast during the relevant period. 
    Print entries must include: 
    1. Summary of the work carried out during the relevant period which should include
    number of news items/articles total print area in sqcms 2. A PDF soft copy OR a link to a relevant web address OR a full size photocopy/print copy of the newspaper/articles;
    3. Detail of any other activity like direct public engagement etc.
    4. Any other information 
    Broadcast Television (Electronic) and Radio (Electronic) entries must include: 
    1. A brief on the campaign/work carried out during the relevant period which should include
    Material (in a CD or DVD or Pen drive) with duration and frequency of broadcast/telecast and total time of such broadcast of each spot during the period Sum of the total broadcast time for all spots/news  News features or programmes on Voter awareness in a CD or DVD or Pen drive or other digital media, along with duration, telecast/broadcast date and time and frequency 2. Any other activity like direct public engagement etc. 
    3. Any other information 
    Online (Internet)/Social media entries must include:
     1.  Summary of the work carried out during the relevant period which should include number of posts/ blogs/ campaigns/ tweets/ articles etc.         
    2. A PDF soft copy of concerned articles OR a link to a relevant web address; 
    3. Detail of any other activity like direct public engagement etc. 
    4. Impact of online activity (details) 
    5.  Any other information
     Important 
    Entries submitted in a language other than English/Hindi will require an accompanying English translation. Entrants submitting broadcast material should be aware that Jury may use only the first ten minutes of features/programme. The Commission’s decision will be final and no correspondence will be entered into. The Commission reserves all the rights in this regard. Entries should carry the name, address, telephone and fax numbers and email of the Media House. Due date: Entries must reach before 20th November, 2020 at the following address: 

    Shri Pawan Diwan, Under Secretary (Communication)
    Election Commission of India, Nirvachan Sadan,
    Ashoka Road, New Delhi 110001.         
    Email: media[.]election[.]eci[@]gmail[.]com
    pawandiwan[@]eci[.]gov[.]in          
    Ph. No.: 011-23052133  

    134 downloads

    Submitted

  11. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Bye-election to the Legislative Assembly of Manipur - regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Bye-election to the Legislative Assembly of Manipur - regarding. 
    Letter to the CEOs Manipur

    163 downloads

    Submitted

  12. 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.

    241 downloads

    Submitted

  13. General election to the State Legislative Assembly of Bihar & Bye-election to 1- Valmiki Nagar PC of the state, 2020 - Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll- regarding.

    General election to the State Legislative Assembly of Bihar & Bye-election to 1- Valmiki Nagar PC of the state, 2020 - Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll- regarding. 

    316 downloads

    Submitted

  14. Submitted

  15. Submitted

  16. Postal Ballot facility for Sr. Citizen (above 80 years) and PwD electors- regarding.

    No. 52/2020/SDR/VOL.I                          
    Dated: 3rd October, 2020
    To,
     Chief Electoral Officers of All the States/UTs. 
    Subject: Postal Ballot facility for Sr. Citizen (above 80 years) and PwD electors – regarding.
    Reference: ECI's letter No. 52/2020/SDR/Vol.I/278 dated 17/09/2020  
    Sir/Madam,
                            During the visit of Bihar for review of electoral preparedness from 29 September 2020 to 1 October 2020, after receiving feedback from Civil Societies and Media on the above cited subject, Commission directed to issue instructions as follows:
    1. BLO will visit to the houses of the concerned electors, as provided by the RO, in the Polling Station area and deliver 12-D form to the concerned electors.If an elector is not available, he/she will share his/her contact details and revisit to collect it within five days of the notification.
    2.  The elector may or may not opt for POSTAL BALLOT in the acknowledgement attached with the form 12-D.
    3. If he/she opts for POSTAL BALLOT, then the BLO will collect the filled-in form 12-D from the house of the elector within five days of the notification and deposit it with the RO forthwith.
    4. BLO shall deposit all the acknowledgement forms with the RO along with all form 12-D.
    5. Sector Officer shall supervise it under the overall supervision of RO.
    6. As prescribed in ECI's guidelines No. 52/2020/SDR/Vol I/278 dated 17.09.2020, RO shall deploy polling team(s), who shall deliver and collect the postal ballot on pre-informed date(s) and thereafter deposit it with the RO.
    Accordingly, Chief Electoral Officer, Bihar vide letter No.B1-3-82/2020-3780 dated 2 October 2020 has issued instructions for the delivery and collection of Form 12-D, by the Booth Level Officers, from the electors in the categories of senior citizen (above 80 years) and PwD, who may opt for postal ballot in Bihar. A copy is attached herewith for reference.
                 Commission has directed that henceforth in all elections/bye-elections including the bye-elections, already announced by Commission on 29/09/2020, these instructions shall be followed to facilitate all activities concerning postal ballot option at the door step of the electors throughout India. Accordingly, you are requested to take all necessary measures for compliance.  

    1,399 downloads

    Submitted

  17. Bye-elections-Instruction on enforcement of Model Code of Conduct

    The commission has announced, vide Press Note No. ECI/PN/67 /2020 dated 29th September, 2020, schedule for bye-election to fill casual vacancies in Parliamentary constituency of Bihar, and State Legislative Assemblies of various states.
    The provisions of the Model Code of Conduct have come into force with immediate effect  in the district(s) in which the whole or any part of the Parliamentary/Assembly Constituency going for bye-election is comprised, subject to partial modification as issued by Commission vide its letters No. 437/6/INST/2016-CCS dated 29th June, 2077 and No. 437/6/MISC/ECI/LET/FUNCT/MCC/2017 dated 18th, January, 2018.
    This may be brought to the notice of all concerned.
    Download file to view more..

    1,335 downloads

    Submitted

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

    The Commission's Press Note, dated 29th September, 2020 announcing schedule for bye-elections to fill casual vacancies in Parliamentary constituency of Bihar, and State Legislative Assemblies of various states and to state that with this announcement of bye-election. the provisions of Model Code of Conduct for the guidance of the political parties and candidates have come into force with immediate effect.
    The matters relating the release of funds under the Member of parliament Local Area Development Schemes shall be dealt with in pursuance of the Commission’s letter No. 437/6/INST/2016-CCS dated 29th June, 2017, regarding enforcement of Model Code of conduct during bye-election.
    Download file to view more..

    339 downloads

    Submitted

  19. The Election Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding.

    No. 52/2020/SDR/VOL.I
    Dated: 28th September, 2020
     
    To,
                    The Chief Electoral Officer of
                Assam, Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Nagaland,  Tamil Nadu, Uttar Pradesh, West Bengal,  Odisha,  Manipur, and Telangana 
    Subject: The Election Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding.
    Sir,
                In continuation of the Election Commission’s letter of even no. dated 17th September, 2020 on the subject cited, I am directed to state that under para 2.3 of the guidelines annexed thereto, it is mentioned that for availing the facility of postal ballot by absentee voters under category of “COVID-19” suspect or affected person, a certificate in this respect issued by the Competent Health Authority, as may be notified by the State Govt/UT Administration, has to be submitted with Form 12D, addressed to the Assistant Returning Officer of the concerned Parliamentary/ Assembly Constituency.
    2.         Accordingly, a performa of certificate to be issued by Competent Health Authority to COVID-19 suspect/ affected person has been devised and is enclosed herewith. This may be circulated to all the concerned election officials, immediately.
    3.         An absentee voter in COVID-19 suspect/affected category,  desirous  to avail  facility of postal ballot paper, shall apply in Form 12D and submit the same together with the certificate in this enclosed performa, duly issued by the Competent Health Authority.
    4.         As the application for postal ballot facility should reach to the RO within 5 days following the date of notification of the election concerned, the Competent Health Authority shall be notified by the State Govt/UT Administration, immediately.
    5.         The Commission’s above instruction shall be brought to notice of all concerned, for their compliance.
     
     

    673 downloads

    Submitted

  20. Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding.

    No. 52/2020/SDR/VOL.I
    Dated: 17th  September, 2020
    To,
        The Chief Electoral Officer of
    Bihar Assam Chhattisgarh Gujarat Haryana Jharkhand Karnataka Kerala Madhya Pradesh Nagaland Tamil Nadu Uttar Pradesh West Bengal Odisha Manipur, and Telangana                     
    Subject:  Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding.
    Sir,
                I am directed to forward herewith the Commission’s two Notifications bearing No. 52/2020/SDR/Vol.I dated 17thSeptember, 2020on the subject cited. These may be published in the State Gazette immediately and copies 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), PwDs (AVPD) and COVID-19(ADCO) is also enclosed herewith.
                Kindly acknowledge.
    Yours faithfully,
     
    (N.T.Bhutia)
    Secretary

    518 downloads

    Submitted

  21. Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the State Legislative Assembly of Bihar, 2020

    Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the State Legislative Assembly of Bihar, 2020

    841 downloads

    Submitted

  22. Release of funds under MPs'/MLAs' Local Area Development Scheme-General Election to the State Legislative Assembly of Bihar, 2020

    Release of funds under MPs'/MLAs' Local Area Development Scheme-General Election to the State Legislative Assembly of Bihar, 2020

    410 downloads

    Submitted

  23. Submitted

  24. INVITATION FOR PRESS CONFERENCE

    INVITATION FOR PRESS CONFERENCE

    695 downloads

    Submitted

  25. Supreme Court’s Judgment on the petition regarding requirement of publishing details regarding people with criminal antecedents contesting elections

    No. 3/4/2019/SDR/Vol.IV
    Dated: 16th September, 2020
    To,
              The Chief Electoral Officers of
              all States and Union Territories.
    Sub:  Supreme Court’s Judgment on the petition regarding requirement of publishing details regarding people with criminal antecedents contesting elections;          
    Sir/Madam,
    I am directed to invite your attention to the Commission’s letter No. 3/4/2017/SDR/Vol. II dated 10.10.2018, and letter dated 19.03.2019,issued in pursuance of the Judgment of Hon’ble Supreme Court  in WP(C) No. 784 of 2015 (Lok Prahari Vs. UoI &Ors) and WP(C) NO. 536 of 2011 (Public Interest Foundation & Ors. Vs. UoI and Anr.). In the said letters the Commission has directed that the candidates who have criminal cases against them, either pending cases or cases of conviction in the past, and the political parties that set up such candidates, shall publish declaration in newspapers and TV Channels in the manner prescribed in the letters referred to above.
    2.       Subsequently, in pursuance of the directions given by the Hon’ble Supreme Court in its Order dated 13.02.2020 passed in Contempt Petition(C ) No. 2192 of 2018 in WP(C) NO. 536 of 2011 and in addition to the directions in the Commission’s above said two letters, the Commission vide letter No. 3/4/2020/SDR/Vol.III dated 6th March 2020, has also directed that all political parties, that set up candidates with criminal antecedents, either pending cases or cases of past conviction, shall scrupulously follow each of the above directions in all future elections to the Houses of Parliament and State Legislatures. Information regarding individuals with criminal cases, who have been selected as candidates, along with the reasons for  selection of such candidates, as also as to why other individuals without criminal antecedents could not be selected as candidates, shall be published by the political party in the newspapers, social media platform and website of the party within 48 hours of the selection of the candidate or not less than two weeks before the first date for filing of nominations, whichever is earlier.
    3.       The Commission has also considered the issues relating to the publicity by the uncontested returned candidates and directed that in view of above said directions of Hon’ble Supreme court such candidates must also publicize their criminal antecedents in the manner as prescribed for other contesting candidates..
    4.       As per the Commissions directions, the details regarding criminal cases are to be published on three occasions during the campaign period for the purposes of publishing of such details. Now, Commission has considered the matter and directed that the period specified will be decided with three blocks in following manner, so that electors have sufficient time to know about the background of such candidates:
    a.     Within first 4 days of withdrawal.
    b.       Between next 5th- 8thdays.
    c.        From 9th day till the last day of campaign (the second day prior to date of poll)
     (Illustration: If the last date for withdrawal is 10th of the month and poll is on 24th of the Month, the first block for publishing of declaration shall be done between 11th and 14th of the Month, second and third blocks shall be between 15th and 18th and 19th and 22nd of that Month, respectively.)
    5.       The other directions in this regard as given in the Commission’s letters referred to in Para 1 & 2 above shall continue to be followed.
    6.       While filing the a/c of election expenses the details regarding publishing of instruction on criminal antecedents, if any, shall be provided in the prescribed format (Format C-4). In the case of election to Rajya Sabha or State legislative council, these details shall be submitted to the RO for the election.
    7.       It may again be stated here that as far as political parties are concerned, they will be bound to disclose details regarding candidates selected by them in terms of the above mentioned Hon’ble Supreme Court’s Order dated 13.02.2020, Communicated vide Commission’s letter No. 3/4/2020/SDR/Vol.III dated 6th March, 2020, even if their candidature is rejected during scrutiny and/or withdraws his candidature may be followed in this regard.
    8.       It may be reiterated that all the expenses incurred by the candidate and the political party in connection with the publication of the aforesaid criminal antecedent will be accounted for the purpose of election. In this regard, the Commission’s letter No 3/4/3029/SDR/Vol.-I dated 19th March 2019 may be referred to.
    9.       In order to streamline the existing Formats as prescribed by the Commission and in compliance of the Order of the Hon’ble Supreme Court, Formats C1, C2, and C3 have been modified by adding suitable guidelines (copies enclosed).
    10.     This letter may be circulated to all DEOs/ROs in the State/Union Territory for necessary action on their part. This shall also be circulated to all the political parties based in the State i.e. the State Units of the recognized parities and recognized State parties of other States and all registered un-recognized political parties with head quarters based in your State/Union Territory, with instruction to take note of the above directions for strict compliance both by the parties and their candidates in all future elections.
    11.     Kindly acknowledge receipt and confirm action taken.

    520 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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