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Current Issues

  

1,079 files

  1. Commission's Order dated 30.04.2019 to Shri Azam Khan

    Commission's Order to
    Shri Azam Khan,
    Leader of Samajwadi Party

    763 downloads

    Submitted

  2. General Elections to the House of the People, 2019-Rescinding of Election from 8-Vellore Parliamentary Constituency-reg.

    General Elections to the House of the People, 2019-Rescinding of Election from 8-Vellore Parliamentary Constituency-reg.

    755 downloads

    Submitted

  3. Bye-election to fill casual vacancies in State Legislative Assemblies of Haryana and Tamil Nadu - instructions on enforcement of Model Code of Conduct- regarding.

    Bye-election to fill casual vacancies in State Legislative Assemblies of Haryana and Tamil Nadu - instructions on enforcement of Model Code of Conduct- regarding.
    हरियाणा और तमिलनाडु की राज्‍य विधान सभाओं में आकस्मिक रिक्तियों को भरने के लिए उप-निर्वाचन - आदर्श आचार संहिता के प्रवर्तन के संबंध में अनुदेश-तत्‍संबंधी। 

    740 downloads

    Submitted

  4. Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date - Elector Verification Programme - regarding.

    By e-mail/Speed Post
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol. III)
    Dated: 31stJuly, 2019
    To
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand and Maharashtra)
     
    Subject: -        Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as qualifying date - regarding.
     
    Sir/Madam,
    I am directed to refer to the Commission’s two letters of even no. both dated 25.07.2019 on the subject cited communicating schedule for the SSR of Photo Electoral Rolls w.r.t. 01.01.2020 as qualifying date and detailed instructions/guidelines for pre-revision and revision activities. As mentioned, the Commission has directed to launch a special Electors Verification Programme (EVP) during the pre-revision period in a campaign mode with the help of comprehensive SVEEP.
    2.         In this connection, a Video Conferencewas conducted by Dr. SandeepSaxena, Sr. DECwith all CEOs (except Maharashtra, Haryana and Jharkhand) on 30.07.2019 in which all active points, expected outcomes and processes were discussed, in detail.
    3.         Based on suggestions received from CEOs,the Commission has decided that the Electors Verification Programme (EVP)will be conducted from 16.08.2019 to 30.09.2019. The Commission has directed that during period 01.08.2019 and 15.08.2019, following activities will be completed:-
    ·         For educating citizens, leaders and other stakeholders, SVEEP plan with appropriate radio jingles, posers etc. will be prepared and it may go live in media at the time of launch.
    ·         DEOs and CEOs may hold meetings with political parties and other stakeholders to brief them about EVP and invite them to extend their full cooperation.
    ·         CSCs and Voter facilitation centreswill be established to give facility for verification to citizens. As per the directives of the Commission contained in letter No. 23/CSC/2019 dated 27thMarch, 2019, CSCs have been approved for empanelment. However, wherein CSCs are not available or any other state specific centres are performing better, CEOs are empowered to consider them along with CSCs to provide similar citizen services. After meetings with CSCs/  othercentres, the reasonable rates and terms conditions will be determined by CEOs, for providing various services to citizens, as already approved by the Commission for CSC. CEOs will ensure that there would be one centre for each villagePanchayat. A list of such identified facilitation centres may be published and displayed on website prominently for better outreach.
    ·         Wherever internet/mobile connectivity is poor orCSCs/facilitation centers/ are not available in sufficient number, CEOs are permitted to use services of volunteersto collect electors information for EVP through registered handheld devices (owned by them or provided by CEO and DEO). CEOs are authorized to do so under intimation to the Commission after due diligence in their selection. However, verification will be done by BLOs only.
    ·         Cascaded training to DEOs, AERO, election officers, BLO supervisors and BLOs may be conducted between 6th to 12th August, 2019 using ACLMT, DLMT and SLMT. SLMTs will be trained by ECI(IT and ER division) between 02.08.2019 to 05.08.2019 through Video Conference.
    ·         District Contact Centresmay be activated by 15.08.2019. The staff at DCC, CSCs and selected volunteers, if any,  would also be given suitable orientation for effective implementation during this period.
    ·         BAG, local authorized, RWA campus ambassadors may be actively involved for sensitization and mobilization activities under EVP. They may be involvedfor collection of information, however, verification will be done by BLOs only.
    ·         For the sake of accuracy (avoiding mistakes on data entry by DEO at ERO office) to the possible extent,information collection and verification etc. may be done digitally. Therefore, tech savvy BLOs may be selected by DEOs and EROs under guidance of CEOs and theymay be used for verification.
     
    4.      It is further directed to undertake identification and appointment of representatives of political parties at state level, district level and AC level and to ensure that political parties appoint BLAs for booth level through NVSP.
    5.      The political party representatives at AC, district and booth level (BLA), will be given “view only” facility on NVSP under their representative login, wherein they would be able to see the programme/information relating to ER activitiessuch as Form 9, 10, 11, 11a, lists of objections and orders passed by ERO, within the period where objections can be raised. This would keep political parties informed will in time.
    6.      The Commission has further directed that names of electors deleted till the date of draft publication shall be conspicuously displayed on websites of CEOs and DEOs and also the concerned elector shall be informed, well in time,  so that he/she may have sufficient time to make appeal, if needs so be.
     
    Yours faithfully
     
    (NARENDRA N. BUTOLIA)
    PRINCIPAL SECRETARY
     
     

    735 downloads

    Submitted

  5. Commission`s Order to Sh. K. Chandrashekar Rao

    Commission`s Order to Sh. K. Chandrashekar Rao

    731 downloads

    Submitted

  6. Bye-Election – Release of funds under MPs’/MLAs’ Local Area Development Scheme.

    Bye-Election-Release of funds -  (Bye-Elections to state Legislative Assemblies of Gujarat and Jharkhand)
    Gujarat 72-Jasdan Assembly Constituency
    Jharkhand 71-JKolebira Assembly Constituency

    721 downloads

    Submitted

  7. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Rajasthan– regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Rajasthan– regarding.
     

    705 downloads

    Submitted

  8. Result of the election to the House of the People in respect of 8–Vellore Parliamentary Constituency of Tamil Nadu

    Result of the election to the House of the People in respect of 8–Vellore Parliamentary Constituency of Tamil Nadu

    682 downloads

    Submitted

  9. Special Summary Revision of Photo Electoral Rollsw.r.t. 01.01.2020 as the qualifying date - Programme - regarding.

    By e-mail/Speed Post
     
    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/2019-ERS (Vol.-III)
       Dated: 25th July, 2019
    To,
                The Chief Electoral Officers of all States & UTs
                (except Haryana, Jharkhand and Maharashtra)
     
    Subject: -        Special Summary Revision of Photo Electoral Rollsw.r.t. 01.01.2020 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 intensive nature w.r.t. 01.01.2020 as qualifying date in all the States/UTs (except Haryana, Jharkhandand Maharashtra) as per the schedule below:-
     
    S.No.
    Activity
     
    Period
     
    Pre- Revision activities
      1.
    Improvement in the health of Electoral Roll in campaign mode:-
    (a.) Removal of DSEs, logical errors, checking of photo quality of elector
    (a.)     Electors Verification Programme (EVP) in a campaign mode with the help of SVEEP. During the programme, the citizens may be encouraged to come forward and authenticate existing elector’s details relating thereto, by giving copy of one of the following documents:-
    1.      Indian Passport
    2.      Driving License, or
    3.      Aadhar
    4.      Ration card
    5.      Any other document as approved by the Commission.
    (c.) The citizens will verify their electoral details through “Voter helpline” mobile app, NVSP portal, by visiting Common Service Centres (CSCs) or submitting a hard copy of filled up forms through BLOs to EROs.
    (d.) Information/details of un-enrolled citizens/dead/shifted electors etc; to be collected through crowd sourcing. The citizens will give the details through abovementioned sources.
     
     
    01.08.2019 (Thursday) to 31.08.2019 (Saturday)
     
     
    2.
    House to house verification by BLOs:-
    a.       H2H verification through BLOs, where BLOs would verify the information/details collected from citizen through crowd sourcing as well as verification of the same.
    b.      BLOs would also collect information/details of un-enrolled/dead/shifted electors.
    01.09.2019( Sunday) to 30.09.2019 (Monday)
    3.
    ·         Recasting of Section/Parts,
    ·         Standardization of addresses
    ·         capturing of GIS location of PS,
    ·         Exploration of Alternate Polling Station Locations and confirmation of AMF.
    ·         Collection of Data/information to be done by BLOs and verification is to be done by AEROs/EROs/DEOs and Roll Observers. Finalisation of  proposed restructuring of section/part boundaries location of polling stations and getting approval of list of polling stations from the Commission thereafter
    ·         Updation of age-cohort wise projected population.
    16.09.2019(Monday) to 15.10.2019(Tuesday)
    RevisionActivities
    4.
    Publication of Integrated draft electoral roll
    15.10.2019(Tuesday)
    5.
    Period for filing claims & objections
    15.10.2019 (Tuesday) to
    30.11.2019(Saturday)
    6.
     
     
    Special campaign dates
     
     
    02.11.2019 (Saturday) &
    03.11.2019 (Sunday)
    09.11.2019 (Saturday) &
    10.11.2019 (Sunday)
    7.
    Disposal of claims and objections
    By 15.12.2019 (Sunday)
    8.
    Checking of health parameters and obtaining Commission’s permission for final publication
    By 25.12.2019(Wednesday)
    9.
    Updating database and printing of supplements
    By 31.12.2019(Tuesday)
    10.
    Final publication of electoral roll
    01.01.2020(Wednesday) to 15.01.2020 (Wednesday) as decided by the Commission.

    671 downloads

    Submitted

  10. National Media Award for best campaign on Voters' Education and Awareness-2018 (Memorandum)

    National Media Award for best campaign on Voters' Education and Awareness-2018 (Memorandum)
     

    669 downloads

    Submitted

  11. Impartial conduct of enforcement actions - advisory issued by the ECI on 07.04.2019 to the Secretary (Revenue).

    Commission's letter to Revenue Secretary dated 07.04.2019

    628 downloads

    Submitted

  12. Political coverage on DD News Channel

    Political coverage on DD News Channel
    Commissions''s Letter to Secretary
    Ministry of Information & Broadcasting
    Shastri Bhawan, New Delhi
    (Kind attention: Sh. Vikram Sahay, Joint Secretary)

    597 downloads

    Submitted

  13. Order dated  24.04.2019 of the Hon’ble High Court  of Calcutta, Circuit Bench at Jalpaiguri- WP No. 5027 of 2019  in the matter of Gorkha Janmukti Morcha and anr Vs. the Election Commission of India & Ors.-reg

    Order dated  24.04.2019 of the Hon’ble High Court  of Calcutta, Circuit Bench at Jalpaiguri- WP No. 5027 of 2019  in the matter of Gorkha Janmukti Morcha and anr Vs. the Election Commission of India & Ors.-reg

    585 downloads

    Submitted

  14. Commission's Notice to Sh. Navjot Singh Sidhu

    Commission's Notice to Sh. Navjot Singh Sidhu
    (Through CEO Punjab)

    579 downloads

    Submitted

  15. Inviting application from eligible candidates for internship in the Election Commission of India- regarding.

    Inviting application from eligible candidates for internship in the Election Commission of India- regarding. 
    (Bilingual)

    578 downloads

    Submitted

  16. Form 7A - General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    Form 7A -  General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    500 downloads

    Submitted

  17. Media Coverage during the period referred to in Section 126 A of RP Act, 1951 – violations – regarding.

    Letter to all Print and Electronic Media
     Sub:    Media Coverage during the period referred to in Section 126 A of RP 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 i.e. between 7.00 AM on 11.04.2019 (Thursday) and up to 6.30 PM on 19.05.2019 (Sunday) in the current General Elections to the Lok Sabha and State legislative assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim, 2019 and the Assembly bye-elections being held in several states to ensure free and fair elections as stated above in the Commission’s communication.

    484 downloads

    Submitted

  18. The Commission's Order to Shri Mahadev Sarkar District President, BJP, Nadia. dated 26.04.2019 

    The Commission's Order to Shri Mahadev Sarkar District President, BJP, Nadia. dated 26.04.2019 

    482 downloads

    Submitted

  19. Urgent Plea for safeguarding of Electronic Voting Machine reg.

    Urgent Plea for safeguarding of Electronic Voting Machine reg.

    479 downloads

    Submitted

  20. Bye-Election to fill casual vacancies in state Legislative Assemblies of Gujarat and Jharkhand – instructions on enforcement of Model Code of Conduct – regarding

    Instructions on enforcement of Model Code of Conduct – (Bye-Elections to state Legislative Assemblies of Gujarat and Jharkhand)
    Gujarat 72- Jasdan Assembly Constituency
    Jharkhand 71- Kolebira Assembly Constituency

    471 downloads

    Submitted

  21. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Madhya Pradesh– regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Madhya Pradesh– regarding.

    470 downloads

    Submitted

  22. Notification for General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    Notification for General Election to 8-Vellore Parliamentary Constituency of Tamil Nadu

    447 downloads

    Submitted

  23. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Telangana– regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Telangana– regarding.

    443 downloads

    Submitted

  24. General Elections to State Legislative Assemblies of Haryana & Maharashtra - Advisory for Transfer/Posting of officers connected with conduct of elections - regarding.

    The term of existing State Legislative Assemblies of Haryana & Maharashtra is upto 2nd November, 2019 and 9th November, 2019, respectively.
    2. To ensure free and fair election, the Commission has been following a consistent policy to the effect that officers directly connected with conduct of elections in an election going State/UT are not posted in their home districts or places where they have served for considerably long period. Keeping this in view, detailed transfer/posting instructions were issued vide letter of even number dated 16th January, 2019 in respect of the General Election to House of the People (Lok Sabha),2019 and State Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha and Sikkim. (copy enclosed).
    3. Accordingly, it is hereby advised that in respect of all government officers directly connected with the conduct of elections the following may be ensured
     that she/he is not posted in her/his home district that she/he has not completed three years in that district during last four (4.) years or would be completing 3 years on or before 31st October, 2019. that no DEO/RO/ARO/Poiice inspectors/Sub-inspector or above is posted back or allowed to continue in the AC/district where he/she was posted during the General/Bye elections held in the Assembly/Parliamentary Constituency prior to 31st October, 2017. that the officers/officials against whom the Commission had recommended disciplinary action in past and which is pending or which has resultedin a penalty or the officers who have been charged for any lapse in any election or election related work in the past, may not be assigned any election related duty. Further, any officer, who is due to retire within the coming six months, shall not be associated with any election related duty. 4. The Commission's aforesaid advisory may be brought to notice of all concerned for strict and timely compliance.

    429 downloads

    Submitted

  25. Use of vehicles for distribution of publicity material - Regarding

    Use of vehicles for distribution of publicity material - Regarding

    421 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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