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Current Issues

1,243 files

  1. GE to Madhya Pradesh Legislative Assembly, 2018 - W.P. No. 28106/2018 Naresh Saraf versus Election Commission of India – Order of High Court of Madhya Pradesh Main Seat at Jabalpur

    GE to Madhya Pradesh Legislative Assembly, 2018 - W.P. No. 28106/2018 Naresh Saraf versus Election Commission of India – Order of High Court of Madhya Pradesh Main Seat at Jabalpur
    This petition has been filed expressing concern over the alleged lack of sufficient security in some districts in respect of polled/unused EVMs and VVPATs in the assembly election in the State, which went to poll on November 28, 2018.
    High Court Decision:
    Download the full decision.
    Also read: GE to Madhya Pradesh Legislative Assembly, 2018 - Letter to INC on their complaint dated 04.12.2018 - regarding

    2,390 downloads

    Submitted

  2. Revised Schedule for bye-elections to 15 Assembly Constituencies of State of Karnataka - regarding

    Revised Schedule for bye-elections to 15 Assembly Constituencies of State of Karnataka - regarding

    2,262 downloads

    Submitted

  3. General Election to Lok Sabha, 2019 - Transfer and Posting of Officers in West Bengal-Reg.

    General Election to Lok Sabha, 2019 - Transfer and Posting of Officers in West Bengal-Reg.

    2,185 downloads

    Submitted

  4. Bye Elections - Instructions regarding enforcement of Model Code of Conduct

    Bye Elections - Instructions regarding enforcement of Model Code of Conduct

    2,118 downloads

    Submitted

  5. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-6

    General Election to Lok Sabha, 2019- Sixth Phase Notification

    2,100 downloads

    Submitted

  6. Corrigendum of Notification for Phase-1

    Corrigendum of Notification for Phase-1

    2,087 downloads

    Submitted

  7. 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.

    2,019 downloads

    Submitted

  8. Special Summary Revision of Electoral Rolls with reference to 01.01.2020 as the qualifying date-Electors Verification Program (EVP)- Detailed Guidelines thereof- regarding.

    By E-mail / Speed Post
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No. 23/LET/ECI/FUNC/ERD-ER/2019                                                                                                                                                  Dated: 02ndAugust, 2019
    To,
     
                The Chief Electoral Officers of all States/UTs
                (Except Haryana, Jharkhand and Maharashtra)
     
    Subject: -Special Summary Revision of Electoral Rolls with reference to 01.01.2020 as the qualifying date-Electors Verification Program (EVP)- Detailed Guidelines thereof- regarding.
    Reference: 1. Commission’s letters of even number both dated 25th July, 2019 on the above subject.
                       2. Commission’s letter of even number dated 31st July 2019.
    Sir/Madam,
                I am directed to refer to the Commission’s above mentioned letters and to send herewith detailed guidelines for conduct of Electors Verification Program(EVP) for improvement of health of Electoral Rolls and enrolment of all eligible citizens during Special Summary Revision,2020by verification/authentication of electors’ details through crowd sourcing and verification through field inputs by BLOs:
    1.    Period of EVP: from 16thAugust 2019 to 30thSeptember, 2019.
     
    2.    The objectives of the EVP are:
    (i)        To verify elector’s details and indicate corrections in details,if any, including Photograph and authenticationof entry
    (ii)      To obtain details of family membersand verifying their entries
    (iii)     To obtain contact details/ GIS Coordinates (With Smart Phone) to provide better Electoral Services.
    (iv)     To obtain inputs about existing/ probable Polling Stations
    (v)      To improve health of electoral Roll

    2,019 downloads

    Submitted

  9. GENERAL ELECTION TO LOK SABHA, 2019 and LEGISLATIVE ASSEMBLY OF ANDHRA PRADESH, ARUNACHAL PRADESH, ODISHA and SIKKIM, 2019- TIMING OF COUNTING OF VOTES

    GENERAL ELECTION TO LOK SABHA, 2019 and LEGISLATIVE ASSEMBLY OF ANDHRA PRADESH, ARUNACHAL PRADESH, ODISHA and SIKKIM, 2019- TIMING OF COUNTING OF VOTES 

    1,962 downloads

    Submitted

  10. Commission's Order dated 29.09.2019 regarding application of Shri Prem Singh Tamang under Section 11 of the Representation of the People Act, 1951

    Commission's Order dated 29.09.2019 regarding application of Shri Prem Singh Tamang under Section 11 of the Representation of the People Act, 1951

    1,914 downloads

    Submitted

  11. Commission's Order dated 15.04.2019 to Smt. Maneka Sanjay Gandhi and to Shri Azam Khan along with letter to all Chief Electoral Officers

    Commission's order to
    Smt. Maneka Sanjay Gandhi,
    Minister for Women & Child Development, Govt. of India Sh. Azam Khan,
    Leader of Samajwadi Party Commission's letter to  
    Chief Electoral Officers of All the States and the Union Territories.

    1,905 downloads

    Submitted

  12. General Election to Lok Sabha, 2019-Notification by Ministry of Law and Justice for Seventh Phase of election

    General Election to Lok Sabah, 2019- Notification issued by Ministry of Law and Justice for Seventh Phase of election.

    1,898 downloads

    Submitted

  13. Commission's Order dated 15.04.2019 to Ms Mayawati and Shri Yogi Adityanath along with letter to all Chief Electoral Officers

    Commission's order to
    Ms. Mayawati, 
    National President, Bahujan Samaj Party
      Sh. Yogi Adityanath,
    Chief Minister, Govt. of Uttar Pradesh Commission's letter to  
    Chief Electoral Officers of All the States and the Union Territories.
     

    1,883 downloads

    Submitted

  14. Bye-Elections in Parliamentary/Assembly Constituencies of various States– Release of funds under MPs’/MLAs’ Local Area Development Scheme

    Bye-Elections in Parliamentary/Assembly Constituencies of various States– Release of funds under MPs’/MLAs’ Local Area Development Scheme
     

    1,856 downloads

    Submitted

  15. Memorandum submitted by 22 Political Parties regarding process to be followed for counting of VVPAT Slips in General Elections-2019 reg.

    Memorandum submitted by 22 Political Parties regarding process to be followed for counting of VVPAT Slips in General Elections-2019 reg.

    1,830 downloads

    Submitted

  16. General Elections to State Legislative Assembly of Bihar - Transfer/Posting Advisory

    General Elections to State Legislative Assembly of Bihar - Advisory for Transfer/Posting of officers connected with conduct of elections - regarding

    1,778 downloads

    Submitted

  17. Commission's Notice to Ms Mayawati dated 11.04.2019

    Commission's Notice to
    Ms Mayawati 
    Bahujan Samaj Party

    1,775 downloads

    Submitted

  18. ECI Order dated 22.04.2021

    ECI Order dated 22.04.2021

    1,726 downloads

    Submitted

  19. 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.

    1,717 downloads

    Submitted

  20. GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-2 BY M/o LAW & JUSTICE

    GENERAL ELECTION TO LOK SABHA, 2019 - NOTIFICATION FOR PHASE-2 BY M/o LAW & JUSTICE

    1,677 downloads

    Submitted

  21. Commission's Notice dated 02.05.2019 to Shri Yogi Adityanath.

    Commission's Notice to
    Shri Yogi Adityanath
    Chief Minister of Uttar Pradesh.

    1,669 downloads

    Submitted

  22. Commission's Notice dated 29th April, 2019 to Shri Giriraj Singh, Leader of Bharatiya Janata Party

    Commission's Notice to
    Shri Giriraj Singh,
    Leader of Bharatiya Janata Party

    1,615 downloads

    Submitted

  23. Provisions of Section 126 of the Representation of the People Act, 1951-reg.

    Section 126 of the RP Act, 1951, inter-alia, prohibits election campaign activities through public meetings, processions, etc, and displaying of election matter by means of television and similar apparatus. The purpose sought to be served by this prohibition is to provide a period of tranquil (silence period) for the electors before the voting day.
    In a multi-phased election, the silence period of last 48 hours may be on in certain constituencies while campaign is ongoing in other constituencies. In such event, there should not be any direct or indirect reference amounting to soliciting support for parties or candidates in the constituencies observing the silence period. During the silence period, star campaigners and other Political Leaders should refrain from addressing the media by way of press conferences and giving interviews on election matters.

    1,609 downloads

    Submitted

  24. Provisions of Section 126 of the Representation of the People Act, 1951- prohibition of election campaign activities through public meetings, processions, etc.

    Section 126 of the RP Act, 1951 prohibits election campaign activities through public meetings, processions, etc, and displaying of election matter by means of television and similar apparatus. The purpose sought to be served by this prohibition is to provide a period of tranquil (silence period) for the electors before the voting day.

    1,539 downloads

    Submitted

  25. Commission's order dated 29.04.2019 issued to Smt. Maneka Sanjay Gandhi.

    Commission's order to
    Smt. Maneka Sanjay Gandhi,
    Minister for Women and Child Development, Govt. of India
     

    1,533 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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