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1,246 files

  1. Submitted

  2. INVITATION FOR PRESS CONFERENCE

    INVITATION FOR PRESS CONFERENCE

    696 downloads

    Submitted

  3. 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.

    526 downloads

    Submitted

  4. Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2021 as the qualifying date - Programme- Clarification regarding maximum number of electors to be assigned to a polling station during rationalization - regarding.

    No.23/2020-ERS
    Dated: 04th September, 2020
     
    To,
                The Chief Electoral Officers of all States & UTs
                (Except Bihar and UTs of Jammu & Kashmir, Laddakh)
     
    Subject: - Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2021 as the qualifying date – Programme- Clarification regarding maximum number of electors to be assigned to a polling station during rationalization - regarding.
     
    Reference:      (i)         ECI letter No. 23/2019-ERS (Vol.III), dated 25th July 2019,
                            (ii)        ECI letter No. 23/SEC/2020-ERS, dated 23rd July 2020,
                            (iii)       ECI letter No. 23/2020-ERS, dated 07th August 2020, and
                            (iv)       ECI letter No. 23/2020-ERS, dated 24th August 2020.
     
    Sir/Madam,
    I am directed to refer to the Commission’s letter of even number dated 07th August 2020 and 24th August 2020(for Haryana and Maharashtra) regarding schedule and guidelines for Special Summary revision of electoral rolls with reference to 01.01.2021 as the qualifying date and to state that as per the existing instructions all the polling stations with electors beyond 1,500 are to be rationalized before the draft publication of electoral rolls in connection with Summary Revision.
    As one of the precautionary measures of Covid-19 pandemic the limit of number of electors assigned to a polling station has been restricted to 1,000 in the State of Bihar and certain constituencies of other States where general and bye-elections are due in near future. For this purpose, these States have been asked to create auxiliary polling stations of all the main polling stations having more than 1,000 electors, as rationalization of polling station could not be undertaken in such constituencies owing to completion of summary revision 2020 in these States, where general election/bye elections are to be conducted on the basis of electoral roll finalized with reference to 01.01.2020 as the qualifying date.
    The Commission, taking all aspects into consideration, has decided that rationalization/re-organization of polling stations, as the case may be, would be carried out in all States/UTs on the basis of  1,500 electors as maximum number for a polling station.
    All the concerned may be informed accordingly for strict compliance of the Commission’s above instructions.

    856 downloads

    Submitted

  5. Submitted

  6. Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2021 as the qualifying date - Programme - regarding.

    No.23/2020-ERS
    Dated:   07th August, 2020
    To,
                The Chief Electoral Officers of all States & UTs
    (except Bihar, Haryana, Maharashtra and UTs of Jammu & Kashmir, Laddakh)
     
    Subject: -        Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2021 as the qualifying date - Programme - regarding.
     
    Sir/Madam,
    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) so that final publication of the electoral rolls could be made in the first week of January of the succeeding year. The revision schedule is prepared in such a manner that the electoral rolls are finally published much before National Voters’ Day (25th January of every year) so that EPICs generated for new electors especially young voters ( 18-19 years)  can be distributed to them in ceremonial manner on the day of NVD . The Commission, taking all aspects into consideration, has directed to undertake Special Summary Revision of Photo Electoral Rolls of w.r.t. 01.01.2021 as qualifying date in all the States/UTs (except Bihar, Haryana, Maharashtra and UTs of Jammu & Kashmir, Laddakh) as per the schedule below:-
     
    S.No.
    Activity
    Period
    Pre-revision activities
    1.
    (i.) Rationalization/Re-arrangements of Polling Stations.
     
    (ii.) Removal of discrepancies of DSEs and EPICs (The DSE within part to be removed by 31.08.2020).
     
    (iii.) Recasting of Section/Parts and Finalization of proposed restructuring of section/part boundaries location of polling stations and getting approval of list of polling stations.
     10.08.2020 (Monday)  to
     31.10.2020 (Saturday) )

    3,407 downloads

    Submitted

  7. Reply to Shri Sachin Sawant from ECI

    Reply to Shri Sachin Sawant from ECI

    191 downloads

    Submitted

  8. Submitted

  9. Reply to Shri Prithviraj Chavan from ECI

    Reply to Shri Prithviraj Chavan from ECI

    462 downloads

    Submitted

  10. Statement by ECI

    Statement by ECI
    A report appearing in The Tribune today, i.e., 28.7.2020 titled “J&K polls after delimitation” is attributed to Shri G.C. Murmu, Hon’ble Lieutenant Governor (LG), J&K. Similar statements of LG were earlier reported by The Hindu dated 18.11.2019, News 18 dated 14.11.2019, Hindustan Times dated 26.6.2020 and Economic Times (ePaper) dated 28.7.2020. Election Commission takes exception to such statements and would like to state that in the Constitutional scheme of things, the timings etc. of elections is the sole remit of Election Commission of India. Before deciding the timing, the Commission takes into consideration all the relevant factors including topography, weather, sensitivities arising out of regional and local festivities in the area(s) where the election is to take place. For example, in the current times, Covid 19 has introduced a new dynamic, which has to be and shall be taken into consideration at the due time. In the instant case, the outcome of Delimitation is also germane to the decision. Similarly, availability of central forces and railway coaches, etc. for the transportation of CPFs are important factors. All this is done after meticulous homework by the senior officials of the Commission and a detailed assessment in due consultation with concerned authorities. The Commission itself schedules a visit to the concerned State wherever required and holds extensive consultations with all the stakeholders. It would be proper for authorities other than Election Commission to refrain from  making such statements which virtually tantamount to interfering with the Constitutional mandate of Election Commission.

    189 downloads

    Submitted

  11. Cashless treatment for COVID-19 cases, Payment of Ex-gratia compensation and Treating BEL/ECIL engineers as polling officials.

    There are following attachments:
    1. Cashless treatment for COVID-19 cases and quarantine facilities for CAPF/SAP deployed on election duty.
    2. Payment of Ex-gratia compensation to the family of CAPFs/polling personnel - In the event of death due to COVID-19.
    3. Treating BEL/ECIL engineers as polling officials on election duty during all processes of EVM/VVPAT preparations. 

    643 downloads

    Submitted

  12. Submitted

  13. Invitation for Webinar on "Technologies and Equipment for Remote Voting Systems"

    Invitation for Webinar on Remote Voting Systems | July 20, 2020

    236 downloads

    Submitted

  14. Submitted

  15. 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

    1,782 downloads

    Submitted

  16. Results of Rajya Sabha elections held on 19 June 2020, as declared by the respective Returning Officers

    Results of Rajya Sabha elections held on 19 June  2020, as declared by the respective Returning Officers
    Andhra Pradesh
    Gujarat
    Jharkhand
    Madhya Pradesh
    Manipur
    Meghalaya
    Mizoram
    Rajasthan

    8,986 downloads

    Submitted

  17. Submitted

  18. Submitted

  19. Biennial Election to the Legislative Councils of Maharashtra and Bihar (by members of Legislative assembly)- ECI Order dated 03.04.2020

    Biennial Election to the Legislative Councils of Maharashtra and Bihar (by members of Legislative assembly)- ECI Order dated 03.04.2020

    716 downloads

    Submitted

  20. Submitted

  21. Use of Indelible Ink for affixing stamp indicating home quarantine of people due to COVID-19.

    Due to extraordinary circumstances because of COVID-19 pandemic, the Commission has reviewed its decision suo-moto and it is decided to allow usage of Indelible Ink on persons for stamping for home quarantine by health authorities with the following conditions:
    As per the provisions of Rule 49K of the Conduct of Elections Rules,1961, the left forefinger of electors is required to be marked with indelible ink at the polling stations before the elector is allowed to vote. Sub rule (4) of the said Rule 49K provides that in cases where the elector does not have fore finger on the left hand, the ink is to be marked on any finger on his left hand, and if he does not have any finger on his left hand, the ink is to be marked on his right forefinger. Hence, concerned authorities shall be instructed not to use the Indelible Ink on any finger on left hand of any persons. Ministry may standardise the mark and the location on the body where the mark has to be applied so that it does not come in the way of conduct of elections anywhere in the country. The authorities concerned shall be instructed to maintain the record of the persons to whom Indelible Ink is applied. The authorities shall also be instructed to ensure that the Indelible Ink shall not be used for any other purpose. Commission would like bring to the notice of entities be they be Ministries/ Departments in GOI / any PSUs in the Central / State sector / Govts of user States / Govts of UTs that indelible ink mark is normally expected to last for 3 days when applied on the skin but lasts for a few weeks on the fingernail till the nail grows out.

    382 downloads

    Submitted

  22. Bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities' Constituency-Amendment Notification-regarding.

    Bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities' Constituency-Amendment Notification-regarding.

    139 downloads

    Submitted

  23. Bye-election to the Telangana Legislative Council from Nizamabad Local Authorities’ Constituency - Amendment Notification -reg.

    Bye-election to the Telangana Legislative Council from Nizamabad Local Authorities’ Constituency - Amendment Notification -reg.

    110 downloads

    Submitted

  24. Submitted

  25. Special Summary Revision of last part of electoral rolls relating to service voters with reference to 01.01.2020 as the qualifying date in the State of Maharashtra

    No.24/2019-ERS(Vol-IV)                                                                                Dated:  12th  March, 2020
     
    To,         
    Joint Secretary (Estt./ PG) & CVO,        
    Ministry of Defence,     
    South Block     
    New Delhi.  2.  Joint Secretary to the Govt. of India,      
    Ministry of Home Affairs,     
    North Block,      
    New Delhi  Joint Secretary (Administration)
      Ministry of External Affairs,
      South Block,
      New Delhi-110011.   The Director                                                                                                            
     Directorate General Border Roads,
     Seema Sadak Bhawan,       
    Ring Road, Delhi Cantonment,        
    New Delhi- 110010. Chief Electoral Officer,
     Maharashtra,
     Mumbai.  Subject:     Special Summary Revision of last part of electoral rolls relating to service voters with reference to 01.01.2020 as the qualifying date in the State of Maharashtra - regarding.
    Sir,
                I am directed to state that in order to provide opportunity for enrollment to unenrolled eligible service electors specifically those who are going to be eligible with reference to 01.01.2020 as the qualifying date so that after enrollment they can exercise their voting right in the future elections as well as to get the last part updated, the Commission has decided to undertake Special Summary Revision of last part of electoral rolls in the State of Maharashtra with reference to 1st January, 2020, as the qualifying date, as per the following schedule:-
    Schedule for Special Summary Revision of the last parts of electoral rolls, 2020 in Maharashtra
    S.No.
    Stages of Special Summary Revision of last part of electoral rolls, 2020
    Date/Period
     
    1.
    Draft publication of last parts of electoral rolls
    (Mother roll i.e. as finally published w.r.t. 1st January, 2019 as the qualifying date in recently concluded 2nd special summary revision of last part + one or two supplements, as the case may be, of continuous updating period)
    On 13.03.2020
    (Friday)
    2.
    Period for receiving Forms by the Record Officers/Commanding Officers/Authorities concerned
    Verification and scanning of Forms. Preparation of XML files, Uploading of XML files along with signed and verified Forms by the Record Officers/Commanding Officers/Authorities concerned. From 13.03.2020 (Friday) to
    15.04.2020 (Wednesday)
    3.
    Process and Disposal of signed and verified Forms along with XML files by EROs
    Returning of incomplete Forms/XML files by EROs concerned. By 30.04.2020
    (Thursday)
    4.
    Resubmission of corrected Forms/XML files by Record Officers/Commanding Officers/Authorities
    Final orders by EROs. By 11.05.2020
    (Monday)
    5.
    Final publication of the last parts of the electoral rolls.
    On 15.05.2020
    (Friday)

    231 downloads

    Submitted


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