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Current Issues

  

1,145 files

  1. Commission's Order dated 12th May, 2019 to Shri Giriraj Singh, Leader of Bharatiya Janata Party

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

    2,471 downloads

    Submitted

  2. General Election to Lok Sabha, 2019- Star Campaigner of Congress State of MP-reg.

    General Election to Lok Sabha, 2019- Star Campaigner of Congress State of MP-reg.

    1,384 downloads

    Submitted

  3. Commission's Notice to Sh. Govind Singh Rajput, Transport and Revenue Minister Govt. Madhya Pradesh

    Commission's Notice to
    Sh. Govind Singh Rajput,
    Transport and Revenue Minister
    Govt. Madhya Pradesh

    341 downloads

    Submitted

  4. Commission's Notice to Shri. Omkar Singh Markam,Minister Govt of Madhya Pradesh-reg.

    Commission's Notice to
    Shri. Omkar Singh Markam,
    Minister Govt of Madhya Pradesh-reg.

    284 downloads

    Submitted

  5. LIST OF CONTESTING CANDIDATES FOR THE SIXTH (6) PHASE OF ELECTIONS (FORM 7A)

    LIST OF CONTESTING CANDIDATES FOR THE SIXTH (6TH) PHASE OF ELECTIONS (FORM 7A)

    8,218 downloads

    Submitted

  6. Commission's Notice dated 03.05.2019 to Dr. Mahesh Sharma

    Commission’s Notice to
    Dr. Mahesh Sharma,
    Minister of State (IC) of Culture,
    Govt. of India

    1,333 downloads

    Submitted

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

    Commission`s Order to Sh. K. Chandrashekar Rao

    747 downloads

    Submitted

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

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

    1,631 downloads

    Submitted

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

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

    595 downloads

    Submitted

  10. LIST OF CONTESTING CANDIDATES FOR THE FIFTH PHASE OF ELECTIONS (FORM 7A)

    LIST OF CONTESTING CANDIDATES FOR THE FIFTH PHASE OF ELECTIONS (FORM 7A)

    5,364 downloads

    Submitted

  11. Violation of Modal Code of Conduct by Shri Jitubhai Vaghani, Gujarat State President BJP

    Violation of Modal Code of Conduct by Shri Jitubhai Vaghani, Gujarat State President BJP

    304 downloads

    Submitted

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

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

    789 downloads

    Submitted

  13. 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

    1,601 downloads

    Submitted

  14. 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
     

    1,514 downloads

    Submitted

  15. Complaint for using party's name in the polling ballots

    Complaint for using party's name in the polling ballots

    1,446 downloads

    Submitted

  16. Clarification regarding election symbol

    Clarification regarding election symbol.
    Letter to CEO,
    West Bengal

    1,132 downloads

    Submitted

  17. 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 

    513 downloads

    Submitted

  18. 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

    590 downloads

    Submitted

  19. LIST OF CONTESTING CANDIDATES FOR THE FOURTH PHASE OF ELECTIONS (FORM 7A)

    In pursuance of sub-rule (2) of Rule-11 of the Conduct of Elections Rules, 1961, the list of contesting candidates for the Parliamentary Constituencies Scheduled for poll on 29th April, 2019 for the General Election to Lok Sabha, 2019

    5,428 downloads

    Submitted

  20. General Election to Lok Sabha, 2019-Notification for Seventh Phase of Election-Corrigendum-regarding

    General Election to Lok Sabha, 2019- Notification for Seventh Phase of Election- Corrigendum

    4,882 downloads

    Submitted

  21. Commission's Order dated 22nd April, 2019 to Shri Navjot Singh Sidhu, Leader of Indian National Congress

    Commission's Order dated 22nd April, 2019 to Shri Navjot Singh Sidhu, Leader of Indian National Congress

    1,028 downloads

    Submitted

  22. 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.

    1,830 downloads

    Submitted

  23. GENERAL ELECTION TO LOK SABHA,2019- NOTIFICATION FOR SEVENTH PHASE OF ELECTION

    General Election to Lok Sabha, 2019- Commission's Notification for Seventh Phase of Election

    2,268 downloads

    Submitted

  24. LIST OF CONTESTING CANDIDATES FOR THE THIRD PHASE OF ELECTIONS (FORM 7A)

    In pursuance of sub-rule (2) of Rule-11 of the Conduct of Elections Rules, 1961, the list of contesting candidates for the Parliamentary Constituencies Scheduled for poll on 23rd April, 2019 for the General Election to Lok Sabha, 2019

    6,190 downloads

    Submitted

  25. 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.

    173 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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