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1,225 files

  1. Notification regarding 154-Rajarajeshwarinagar Assembly Constituency

    Notification regarding 154-Rajarajeshwarinagar Assembly Constituency 
    (Bilingual)

    171 downloads

    Submitted

  2. Revised schedule for Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Electors Verification Programme (EVP)- regarding.

    By e-mail/Speed Post
     
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol.-III)
          Dated:12thOctober, 2019
     
     
    To,
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand, Jammu & Kashmir and Maharashtra)
     
    Subject: -   Revised schedule for Special Summary Revision of Photo Electoral Rollsw.r.t. 01.01.2020 as the qualifying date and Electors 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, and
       6.  Letter No.23/2019-ERS (Vol.-III), dated 28.09.2019
    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. It has been observed that the progress of EVP is considerably slow and verification/authentication of large number of electors is yet to be done. Large numbers of Forms are also being received for inclusion/deletion/correction, which are to be disposed of before draft publication. The Commission has also received requests from CEOs for more time to complete the remaining work.
    2.         Keeping in view the position mentioned above, the Commission has decided to extend the period for completion of EVP and accordingly changed the schedule of SSR, 2020, as per the table given below. As general election to the Legislative Assembly of Delhi is due in the first quarter of next year, a separate schedule has been fixed for EVP and SSR, 2020 in Delhi.
    S. NO.
    Activity
    Period
    Delhi
    Remaining states
    1.
    EVP and other pre-revision activities including rationalization of polling stations.
    To be extended upto 31st October, 2019 (Thursday)
    To be extended upto 18th November, 2019 (Monday)
    2.
    Publication of Integrated draft electoral roll
    By 15th November, 2019 (Friday)
    By 25th November, 2019 (Monday)
    3.
    Period for filing claims & objections
    From 15th November, 2019 (Friday) to 16th December, 2019 (Monday)
    From 25th November, 2019 (Monday) to 24th December, 2019 (Tuesday)
    4.
    Disposal of Claims and Objections
    By 26th December, 2019 (Thursday)
    By 10th January, 2020 (Friday)
    5.
    Preparation of Supplements
     By 2nd January, 2020 (Thursday)
     By 17th January, 2020 (Friday)
    6.
    Final Publication of electoral roll
    On 6th January,  2020 (Monday)
    On 20th January,  2020 (Monday)
     
    3.         The BLOs shall be directed to do verification work with assistance of BLO App. However, where BLO app is not working, BLOs will do House to House verification in necessary formats in hard copy.
    4.         Four Formats for house to house verification i.e.  Format – I (for existing electors), Format – II (for unenrolled eligible citizens), Format-III (for feedback on existing polling stations), Format-IVA (for prospective electors, who will be eligible in SSR, 2020) and Format-IVB (for prospective electors, who will be eligible in SSR, 2021) have been devised and the same are being sent herewith. No separate handbill is required to be given/collected by BLOs, as the necessary fields of handbill have been included in Format-I.
    5.         As per existing instructions, the electors have been asked to authenticate their entries individually with one of the documents mentioned in the list approved by the Commission and the BLOs have also been asked to collect a copy of the document authenticated. This instruction has been modified in light of the suggestions received from CEOs.It has been decided that henceforth authentication with a document in respect of head of the family will be sufficient in respect of entries of all other family members. The BLOs may see the physical document and should not insist for copy of the same. If the elector refuses/objects to give/show the copy of any of the document, BLO may mention that in his report and his verification should be taken as complete if, the elector is found to be physically residing at the place/address mentioned in the electoral roll.
    6.         The Commission has further directed that non-standard EPIC numbers should be converted to standard 10 digit alphanumeric numbers for making EPIC number as unique no. of the elector which will continue with the same elector throughout his life, irrespective of his migration from one place to another. The issuance of fresh EPIC with new EPIC number may be done, depending upon availability of funds at the state level. For updating old EPIC numbers to new EPIC numbers, provision is being given to ERO in the ERO-Net itself. Detailed mechanism in the matter is being prepared by the IT Division of the Commission. Wherever the mobile number of elector is available, a message may be sent regarding the updated EPIC number to the elector concerned. It has also been decided that while printing such EPIC both the numbers will be printed on it. A sample copy of the EPIC is enclosed herewith.
    7.         The Commission has directed that all the activities of EVP like verification of entries of existing electors, collection of details/forms in respect of un-enrolled eligible citizens/dead/permanently shifted electors, standardization of addresses, collection of feedback on polling stations and their rationalization, collection of details of deceased electors from the points of last rites, verification of DSEs and logical errors etc., shall be completed in the extended period.
    8.         All the officials/ officers concerned shall be informed of the Commission’s above directions for its compliance.
    9.         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.
     
    Yours faithfully,
     
     
    (AJOY KUMAR)
    SECRETARY
     
     

    3,764 downloads

    Submitted

  3. 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.

    449 downloads

    Submitted

  4. ECI Order dated 16.4.2021 on campaign, rallies, public meeting etc.

    ECI Order dated 16.4.2021 on campaign, rallies,  public meeting etc.

    46 downloads

    Submitted

  5. Bye Elections Results Uttrakhand West Bengal

    Bye Elections Results Uttrakhand  West Bengal
     

    11 downloads

    Submitted

  6. General Elections to Lok Sabha, 2014 – Maintenance of public tranquility and peaceful law and order – complaints against Shri Amit Shah and Shri Azam Khan – regarding.

    General Elections to Lok Sabha, 2014 – Maintenance of public tranquility and peaceful law and order – complaints against Shri Amit Shah and Shri Azam Khan – regarding.
     

    12 downloads

    Submitted

  7. Commission's Order dt 23.11.2017 in the dispute Case of AIADMK - regarding.

    Commission's Order dt 23.11.2017 in the dispute Case of AIADMK - regarding. 
    (Bilingual)

    49 downloads

    Submitted

  8. Commission's order to Shri Dilip Sanghani, Agriculture Minister, Govt. of Gujarat

    Commission's order to Shri Dilip Sanghani, Agriculture Minister, Govt. of Gujarat 
     

    9 downloads

    Submitted

  9. Prompt intervention and follow up action in case of Model Code violations and electoral offences - regarding

    Prompt intervention and follow up action in case of Model Code violations and electoral offences - regarding
     

    11 downloads

    Submitted

  10. Bye-elections to fill casual vacancies in the State Legislative Assemblies of Arunachal Pradesh, Tamil Nadu, Uttar Pradesh and West Bengal- instructions on enforcement of Model Code of Conduct-regarding.

    Bye-elections to fill casual vacancies in the State Legislative Assemblies of Arunachal Pradesh, Tamil Nadu, Uttar Pradesh and West Bengal- instructions on enforcement of Model Code of Conduct-regarding. 
    (Bilingual)

     

    4 downloads

    Submitted

  11. Commission's order dated 19.4.2019 to Sh Satpal Satti along with letter to all Chief Electoral Officers

    1. Commission's Order to
    Sh. Satpal Satti, 
    State President, Bharatiya Janata Party, 
    Una, Himachal Pradesh
    2. Commission's Letter to all CEOs
    ORDER
    Whereas, the Commission has announced the schedule for holding the General Election to the House of the People, 2019 vide Press Note no. ECI/PN/23/2019, dated 10/03/2019 and provisions of Model Code of Conduct for political parties and candidates have come into force from that very date; and
    Whereas, para 2 of Part I ‘General Conduct’ of “Model Code of Conduct, for the guidance of Political Parties and Candidates” provides:-
     “Criticism of other political parties, when made, shall be confined to their policies and programme, past record and work. Parties and Candidates shall refrain from criticism of all aspects of private life, not connected with the public activities of the leaders or workers of other parties. Criticism of other parties or their workers based on unverified allegations or distortion shall be avoided”; and
    Whereas, the Commission, vide its letter no. 437/6/INST/2013-CC&BE, dated 28th November, 2013, advised all the political parties and candidates to refrain from any deeds/actions/otherwise that may be construed as being repugnant to honour and dignity of women; and
    Whereas, the Chief Electoral Officer, Himachal Pradesh vide his letter, dated 16th April, 2019 has forwarded a copy of a video clip of the speech delivered by Sh. Satpal Satti, State President of Bharatiya Janata Party, Himachal Pradesh on 13th April 2019, during a public meeting in Ramshaher of Solan District in Himachal Pradesh, wherein he made the following statement:-
    आपके परिवार के अन्दर 3 प्राईम मिनिस्टर रहे है। आपको यही पता नहीं लगता की बोलना क्या है। मंच के उपर से नरेन्द्र मोदी जी को चोर बोल रहे है कि चौकीदार चोर है। भाईया तेरी मां की जमानत हुई है, तेरी अपनी जमानत हुई है, तेरी जीजे की जमानत हुई है। पूरे टबर (परिवार) की जमानत हुई है। नरेन्द्र मोदी की न जमानत हुई है, न केस बना है, न किसी ने  सजा दी है। तू कौन होता है जज की तरह चोर बोलने वाला। एक पंजाबी व्यक्ति ने फेस बुक पे लिखा । रणधीर शर्मा ने कि मैं आपको बोल के नहीं, मैं आपको बोल नहीं सकता क्योंकि राहुल जी के बारे में हम भी बोल नहीं सकते क्यांेकि ऐ नेशनल पार्टी के लीड़र है और 3 बार कि एम0पी0 है। मैंने कहा लिखा क्या बोल तो दो। बोला लिखा नहीं। आप थोड़ा जरा फेस-बुक पर पढ़ों देखों हमसे भी ज्यादा गुस्सा लोगो को है। उसने लिखा है मै भारी मन से बोल रहा हूं उसने लिखा है कि अगर देश का चौकीदार चोर है और अगर तू बोलता है तो तू श्$$$$$$$$श् है। उसने इसलिए लिखा फेस बुक के उपर यानि लोगो को गुस्सा आता है कि देश के ईमानदार प्राईम मिनिस्टर को जो कहता है कि मैं आने वाला प्राईम मिनिस्टर हूं । मैं इस देश का प्राईम मिनिस्टर बनना चाहता हूं लेकिन मैं इस देश के प्राईम मिनिस्टर को चोर बोलता हूं मचं से खड़ा होकर।  
    Whereas, the said statement of Sh. Satpal Satti has been widely published in the electronic, print media and social media; and
    Whereas, an FIR no. 21/2019 dated 16.4.2019 under Section 294 of Indian Penal Code and under Section 125 of Representation of the people Act, 1951 has been lodged against Sh. Satpal Satti, State President Bharatiya Janata Party, Himachal Pradesh for his indecent and repugnant comments against President of Indian National Congress and
    Whereas, the Commission has observed that the impugned statement made by Sh. Satpal Satti is not only indecent but also derogatory and totally uncalled for; and
    Whereas, the Commission, based on the available evidence and material facts, is convinced that the statement made by Sh. Satpal Satti is in violation of the aforesaid provisions contained in para 2 of Part-1 General Conduct of the Model Code of Conduct and the Commission’s advisory, dated 28th November, 2013; and
    Now, therefore, the Commission, without prejudice to any Order/Notice issued or to be issued in the matter relating to MCC violations to Sh. Satpal Satti, State President of BJP, hereby, strongly condemns the impugned statement made by him during election campaign held at Ramshaher of Solan District in Himachal Pradesh and reprimands Sh. Satpal Satti for the above said misconduct. The Commission, under Article 324 of the Constitution of India and all other powers enabling in this behalf, bars Sh. Satpal Satti from holding any public meetings, public processions, public rallies, road shows and interviews, public utterances in media (electronic, print, social media) etc. in connection with ongoing elections for 48 hours from 10 AM on 20th April, 2019 (Saturday).
     

    208 downloads

    Submitted

  12. Carrying of Mobile Phone by Returning Officer/Assistant Returning Officer inside the Counting Hall - OTP

    No. 464/INST/EPS-2019                                                                               Dated:  21st May, 2019
     
    To
    The Chief Electoral Officer of,
    All the States/Union Territories.
     
    Subject:       Carrying of Mobile Phone by Returning Officers/ Assistant Returning Officers inside the Counting Hall – reg.
    Reference:    1. The ECI’s instruction No.470/INST/2014-EPS, dated 8th May, 2014.
                         2. The ECI’s instruction No.470/INST/2014-EPS, dated 15th May, 2014. 
     Sir/Madam,
                        I am directed to invite your attention to the Commission’s instructions referred above and to state that in view of inception of Electronically Transmitted Postal Ballot Paper System (RTPBS) wherein One-Time Password (OTP) is received on mobile phones, the Commission has directed that on the day of counting,
    (i)  Only that mobile phone of the RO/ARO/Counting supervisor/s, linked to ETPBS, to be used to receive ‘OTP’ to log into ETPBS to start counting thereof have to be brought inside the counting hall;
    (ii)   The mobile handsets will be switched on only to receive ‘OTP’ and be switched off once the system is logged on to ETPBS;
    (iii)   Inside the counting hall, such mobile handsets are to be kept in the custody of ARO/RO/Observer, whosoever is the senior most officer in the Counting Hall for ETPBS counting, in switched off mode till the counting is over.
    (iv)  In case login is closed for some reasons, Counting Supervisor can get the mobile from the officer to whom the mobile set was submitted to receive OTP once again for enabling him to re-login, and after re-login, he should return the mobile to same officer in switched off mode.
    (v)   A declaration be got signed by all users separately about Dos and Don’ts for mobile usage.
    (vi)   Specific permission be sought from concerned CEO for number of users in each case with the requisite mobile phone numbers being used. Mobile phones are to be allowed inside the Counting hall for all such users.

    522 downloads

    Submitted

  13. 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

    2,254 downloads

    Submitted

  14. 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.

    54 downloads

    Submitted

  15. Commission's notice to Shri Maulana Faiyaz Laturi

    Commission's notice to Shri Maulana Faiyaz Laturi
     

    4 downloads

    Submitted

  16. Notification dated 12.04.2014 issued under sub-section (2) of Section 14 of the Representation of the People Act, 1951

    Notification dated 12.04.2014 issued under sub-section (2) of Section 14 of the Representation of the People Act, 1951
     

    14 downloads

    Submitted

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

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

    3 downloads

    Submitted

  18. Commission's notice to Shri Maksud A Kazi

    Commission's notice to Shri Maksud A Kazi
     

    6 downloads

    Submitted

  19. ECI Launches 2014 Election Visitors Programme

    ECI Launches 2014 Election Visitors Programme
     

    10 downloads

    Submitted

  20. Commission's detailed order dated 25.11.2017 in the dispute case of Janata Dal (United)

    Commission's detailed order dated 25.11.2017 in the dispute case of Janata Dal (United)
     

    3 downloads

    Submitted

  21. Commission's notice to Shri Kadir Pirazada

    Commission's notice to Shri Kadir Pirazada
     

    2 downloads

    Submitted

  22. Nomination of member of Press Council of India in the State level MCMC – regarding.

    Nomination of member of Press Council of India in the State level MCMC – regarding.
     

    33 downloads

    Submitted

  23. Pre-certification of political advertisements in Print Media on the day of poll and one day prior to poll -reg.

    Pre-certification of political advertisements in Print Media on the day of poll and one day prior to poll -reg. 
    (Bilingual)

    16 downloads

    Submitted

  24. Engagement of 03 Interns for a period of 02 months.

    Engagement of 03 Interns for a period of 02 months. 
    (Bilingual)

    11 downloads

    Submitted

  25. New Facility for citizens to get information about Polling Stations, Electoral Rolls and Election Officers' names and contact phone numbers on maps on ECI website.

    New Facility for citizens to get information about Polling Stations, Electoral Rolls and Election Officers' names and contact phone numbers on maps on ECI website.
     

    27 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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