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Current Issues

  

1,164 files

  1. Commission's Reply to Shri Veerappa Moily

    Commission's Reply to Shri Veerappa Moily
     

    7 downloads

    Submitted

  2. General Election to Delhi Legislative Assembly, 2013 – MCC Reference- Complaint of Dr. Naresh Kumar- Commission's clarification to the organisers of "Yoga Camp"- regarding.

    General Election to Delhi Legislative Assembly, 2013 – MCC Reference- Complaint of Dr. Naresh Kumar- Commission's clarification to the organisers of "Yoga Camp"- regarding.
     

    5 downloads

    Submitted

  3. 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.
     

    15 downloads

    Submitted

  4. Commission's Order to Shri Arjun Modhvadia

    Commission's Order to Shri Arjun Modhvadia
     

    3 downloads

    Submitted

  5. Preventive measures near polling booths on poll day – Setting up of Election booths by Candidates -regarding.

    Preventive measures near polling booths on poll day – Setting up of Election booths by Candidates -regarding.
     

    17 downloads

    Submitted

  6. Commission's Notice dated 20th April, 2019 to Shri Navjot Singh Sidhu, Leader of Indian National Congress

    Commission's Notice to
    Shri Navjot Singh Sidhu,
    Leader of Indian National Congress
    NOTICE
    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/2019, dated10/03/2019 and provisions of Model Code of Conduct for political parties and candidates have come into force from that very date; and
    Whereas, the Chief Electoral Officer, Bihar, vide his letter dated  16th April, 2019  has forwarded a copy of video clip of the speech delivered by you on 15th April, 2019 at Blocks Barsoi and Barari of Katihar District in Bihar wherein you have made the following statements:-
    " ..........मैं अपने मुस्लिम भाईयों को एक ही बात कहने आया हूं कि आप ये ऐसी constituency  है जहाॅ आप Minority  बनके Majority   में हो 62 फीसदी constituency  में आपका वर्चस्व है ये BJP वाले शडयंत्रकारी लोग आपको बाॅंटने का प्रयास करेंगे। आपके वोट को बाॅंटने का प्रयास करेंगे। मैं कहता हूँ  अगर आप इकट्ठे आये तो तारिक साहब को भी दुनिया की कोई भी ताकत हरा नहीं पायेगी" and

     "..........आज साज़िश हो रही है पूर्णिंया में। मैं आप सब को चेतावनी देने आया  हूँ मुस्लिम भाईयों आप 64 प्रतिशत  आबादी हो यहाॅं पे। मेरे मुसलमान भाई जितने भी हैं वो ये मेरी पगड़ी है। आप सब लोग पंजाब मे भी काम करने जाते हो पंजाब में हमारी तरफ से प्यार मिलता है, मेहमां जो हमारा होता है जान से प्यारा होता है। अगर आपको कोई दिक्कत हो पंजाब में मैं मंत्री हूं जिस दिन पंजाब आईयेगा सिद्धू को अपने साथ खड़ा पाईयेगा कंधे से कंधा मिलाकर खड़ा पाईयेगा लेकिन मै आपको चेतावनी देने आया हूंॅ बहनों भाईयों ये बाॅंट रहे हैं आपको। मुस्लिम भाईयों वो यहाॅं पे आपको ओबैसी साहब जैसे लोगों को लाकर एक नई पार्टी साथ में खड़ी करके आप लोगों की वोटें बाॅंट के ये जीतना चाहते है। अगर तुम लोग इकट्ठे हुए 64 प्रतिशत आपकी आबादी है Minority Majority  में है यहां पे यदि तुम इकट्ठे हुए और इकट्ठे होकर एकजुट वोट डाला तो सब उलट जायेंगे मोदी सुलट जायेगा छक्का लग जायेगा......."; and
    Whereas, it has been informed that FIR has been lodged against you for these statements under relevant sections of Law in Barsoi Police Station of Katihar District ; and
    Whereas, your said statement has been widely published in the electronic and print media; and 
    Whereas, Para (3) of part I ‘General Conduct’ of “Model Code of Conduct for the guidance of Political Parties and Candidates”, inter-alia, provides that there shall be no appeal to caste or communal feelings for securing votes, and Para (4) of the said part I provides that all parties and candidates shall avoid scrupulously all activities which are corrupt practices and offences under the election law; and
    Whereas, sub-section (3) of Section 123 of the Representation of the People Act, 1951, which deals with ‘Corrupt Practices’ provides:
    “The appeal by a candidate or his agent or by any other person with the consent of a candidate or his election agent to vote or refrain from voting for any person on the ground of his religion, race, caste, community or language or the use of, or appeal to religious symbols or the use of, or appeal to, national symbols, such as the national flag  or the national emblem, for the furtherance of the prospects of the election of that candidate or for prejudicially affecting the election of any candidate….”; and
    Whereas, the Hon’ble Supreme Court of India, vide judgement and Order dated 2.1.2017, in CivilAppeal No 37 of 1992 (Abhiram Singh vs C. D. Commachen), with Civil Appeal No.8339 of 1995, has held that Religion and Caste cannot be used by anyone while making any statement during electioneering or otherwise; and
    Whereas, the Commission is prima facie of the opinion that you have violated the aforesaid provisions of the MCC and the R. P. Act,1951 and also wilfully disobeyed the aforesaid Order of Hon'ble Supreme Court by making the impugned statements;
    Now, therefore, the Commission, after considering the available material and extant instructions on the matter, has decided to provide you an opportunity to explain your stand regarding the said statement. Your explanation shall be submitted within 24 hours of receipt of this Notice, failing which the Commission shall take a decision without further reference to you.

    175 downloads

    Submitted

  7. 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

    8,698 downloads

    Submitted

  8. Commission's Notice to Shri Keshubhai patel

    Commission's Notice to Shri Keshubhai patel  
     

    2 downloads

    Submitted

  9. Broadcasting of films of actors, who are contesting election on, TV channels - regarding

    Broadcasting of films of actors, who are contesting election on, TV channels - regarding
     

    19 downloads

    Submitted

  10. Reply to the petition filed by Shri Subrmanian Swamy seeking de-recognition of Indian National Congress

    Reply to the petition filed by Shri Subrmanian Swamy seeking de-recognition of Indian National Congress 
     

    3 downloads

    Submitted

  11. Notification dated 16.04.2014 regarding List of contesting candidates for the poll 17.04.2014

    Notification dated 16.04.2014 regarding List of contesting candidates for the poll 17.04.2014 
    (bilingual)

    10 downloads

    Submitted

  12. Submitted

  13. Commission's notice to Shri Shankersinh Vaghela

    Commission's notice to Shri Shankersinh Vaghela
     

    2 downloads

    Submitted

  14. Violation of MCC by Shri Beni Prasad Verma – Commission's order dated 16.04.2014

    Violation of MCC by Shri Beni Prasad Verma – Commission's order dated 16.04.2014
     

    7 downloads

    Submitted

  15. Letter to CEO, U.P. regarding complaint filed by Shri Subramanian Swamy against Shri Rahul Gandhi, MP

    Letter to CEO, U.P. regarding complaint filed by Shri Subramanian Swamy against Shri Rahul Gandhi, MP
     

    35 downloads

    Submitted

  16. Violation of MCC by Shri Amit Shah – Commission's order dated 16.04.2014

    Violation of MCC by Shri Amit Shah – Commission's order dated 16.04.2014
     

    11 downloads

    Submitted

  17. FAQs On COUNTING OF POSTAL BALLOT PAPER AND EVMs

    0 downloads

    Submitted

  18. 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

    1,276 downloads

    Submitted

  19. Filling up of vacancies of Senior Accountant in PB-2, Rs. 9300-34800/- with Grade Pay Rs. 4200/- [Group 'B', Non-Gazetted, General Central Service] on deputation basis.

    Filling up of vacancies of Senior Accountant in PB-2, Rs. 9300-34800/- with Grade Pay Rs. 4200/- [Group 'B', Non-Gazetted, General Central Service] on deputation basis.
     

    5 downloads

    Submitted

  20. Violation of MCC by Shri Azam Khan – Commission's order dated 16.04.2014

    Violation of MCC by Shri Azam Khan – Commission's order dated 16.04.2014
     

    11 downloads

    Submitted

  21. Circular for Quarterly Newsletter

    Circular for Quarterly Newsletter 
     

    10 downloads

    Submitted

  22. General election to the House of the People, 2014 - request to review ECI order dated 11th April, 2014- In respect of Shri Amit Shah of BJP- regarding.

    General election to the House of the People, 2014 - request to review ECI order dated 11th April, 2014- In respect of Shri Amit Shah of BJP- regarding.
     

    11 downloads

    Submitted

  23. 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

    1,673 downloads

    Submitted

  24. Measures to check 'Paid News' during elections of Gujarat and Himachal Pradesh

    Measures to check 'Paid News' during elections of Gujarat and Himachal Pradesh
     

    6 downloads

    Submitted

  25. Additional facility for e-filing of affidavit (form-26) of criminal cases, assets, liabilities and educational qualifications by candidates- Guidelines for ROs.

    Additional facility for e-filing of affidavit (form-26) of criminal cases, assets, liabilities and educational qualifications by candidates- Guidelines for ROs.
     

    18 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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