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Current Issues

  

1,157 files

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

    Commission`s Order to Sh. K. Chandrashekar Rao

    752 downloads

    Submitted

  2. 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

    748 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। 

    741 downloads

    Submitted

  4. Notice to Sh. Sambit Patra, Bharatiya Janata Party

    General Election to legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Sambit Patra in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding 
    View MCC Violation Reports

    736 downloads

    Submitted

  5. 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

    722 downloads

    Submitted

  6. 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.
     

    709 downloads

    Submitted

  7. GE to the LA of NCT of Delhi - Instruction related to Counting of Votes, Paid Holiday, Sale of Liquor and Carrying Mobile Phone inside the Counting Hall

    Important Instructions regarding General Election to the Legislative Assembly of NCT of Delhi:
    1. Counting of Votes
    2.Grant of Paid Holiday
    3.Prohibition of Sale on Liquor 
    4. Carrying Mobile Phone by RO/ARO inside the Counting Hall.

    702 downloads

    Submitted

  8. 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)
     

    674 downloads

    Submitted

  9. Commission's order to Sh. Arvind Kejriwal

    General Election to Legislative Assembly of NCT of Delhi, 2020 - Order to Sh. Arvind Kejriwal in the matter of violation of provisions of Model Code of Conduct.
     
    View MCC Violation Reports

    670 downloads

    Submitted

  10. Immediate action to be taken for enforcement of Model Code of Conduct

    General Election to Legislative Assemblies of Haryana and Maharashtra - Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Elections.

    654 downloads

    Submitted

  11. 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

    646 downloads

    Submitted

  12. Submitted

  13. 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

    636 downloads

    Submitted

  14. 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

    632 downloads

    Submitted

  15. 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)

    609 downloads

    Submitted

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

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

    599 downloads

    Submitted

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

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

    599 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

    593 downloads

    Submitted

  19. Enforcement of Model Code of Conduct

    Instructions on enforcement of Model Code of Conduct - Bye-election to fill casual vacancies in the State Legislative Assemblies of Chhattisgarh, Kerala, Tripura and Uttar Pradesh - regarding.

    528 downloads

    Submitted

  20. 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 

    517 downloads

    Submitted

  21. Notice to Sh. Arvind Kejriwal in the matter of violation of provisions of Model Code of Conduct

    General Election to Legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Arvind Kejriwal in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding 
     
    View MCC Violation Reports

    516 downloads

    Submitted

  22. Transfer/Posting Advisory - NCT of Delhi

    General Elections to Legislative Assembly of NCT of Delhi - Advisory for Transfer/Posting of officers connected with conduct of elections.

    509 downloads

    Submitted

  23. 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.

    506 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.

    506 downloads

    Submitted

  25. Instructions on First Level Checking of EVMs and VVPATs (FLC)

    Instructions on First Level Checking of EVMs and VVPATs (FLC)
     

    505 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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