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Current Issues

1,217 files

  1. 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.
     

    710 downloads

    Submitted

  2. Submitted

  3. Procedure to be adopted for voting through postal ballot by Absentee voters on Essential Service (AVES) -reg.

    Voting through  postal ballot by Absentee Voters on Essential Service (AVES)
     
    By the Conduct of Elections (Amendment) Rules, 2019, ‘Absentee Voters’ have been given the facility of voting through postal ballot paper.
    Provisions made by the amendments
    (1)   `Absentee Voter’ has been defined in clause (a) of Rule-27A of CE Rules, 1961 as a person belonging to the class of persons notified by the Commission in terms of clause (c) of Section-60 of RP Act, 51 comprising persons employed in essential services who, on account of the compulsion of their duties, are not able to be present in their polling station on the day of poll.  This category would also include senior citizens of 80 plus age and those belonging to the category of physically disabled (PWD). 
    (2)   The Commission has notified the officials of (i) Delhi Metro Rail Corporation, (ii) Northern Railway (Passenger and Freight) Services and (iii) Media persons to whom authority letters have been issued with the approval of the Commission as absentee voters on the category of essential service for the purpose of the facility of postal ballot voting.  Accordingly, the officials of these categories who are enrolled in the electoral roll in Delhi and who would be certified to be on duty on the day of poll (08-2-2020), and on account of theirsuch official duties,will not be able to be present in the polling station for voting on that day, will be eligible for voting through postal ballot as absentee voters in the essential service category. 
    (3)   Absentee Voter wishing to vote by  postal ballot has to make application to the Returning Officer in Form-12D giving all requisite particulars.  In the case of those Absentee Voters belonging to  the category of essential services, their application is required to be verified by the Nodal officer appointed by the organisation concerned.  Such application seeking postal ballot facility should reach the RO within five days following the date of notification of the election concerned.

    694 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.

    688 downloads

    Submitted

  5. INVITATION FOR PRESS CONFERENCE

    INVITATION FOR PRESS CONFERENCE

    688 downloads

    Submitted

  6. 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)
     

    688 downloads

    Submitted

  7. 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

    682 downloads

    Submitted

  8. 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.

    663 downloads

    Submitted

  9. Submitted

  10. 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

    640 downloads

    Submitted

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

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

    640 downloads

    Submitted

  12. The Election Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding.

    No. 52/2020/SDR/VOL.I
    Dated: 28th September, 2020
     
    To,
                    The Chief Electoral Officer of
                Assam, Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Nagaland,  Tamil Nadu, Uttar Pradesh, West Bengal,  Odisha,  Manipur, and Telangana 
    Subject: The Election Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding.
    Sir,
                In continuation of the Election Commission’s letter of even no. dated 17th September, 2020 on the subject cited, I am directed to state that under para 2.3 of the guidelines annexed thereto, it is mentioned that for availing the facility of postal ballot by absentee voters under category of “COVID-19” suspect or affected person, a certificate in this respect issued by the Competent Health Authority, as may be notified by the State Govt/UT Administration, has to be submitted with Form 12D, addressed to the Assistant Returning Officer of the concerned Parliamentary/ Assembly Constituency.
    2.         Accordingly, a performa of certificate to be issued by Competent Health Authority to COVID-19 suspect/ affected person has been devised and is enclosed herewith. This may be circulated to all the concerned election officials, immediately.
    3.         An absentee voter in COVID-19 suspect/affected category,  desirous  to avail  facility of postal ballot paper, shall apply in Form 12D and submit the same together with the certificate in this enclosed performa, duly issued by the Competent Health Authority.
    4.         As the application for postal ballot facility should reach to the RO within 5 days following the date of notification of the election concerned, the Competent Health Authority shall be notified by the State Govt/UT Administration, immediately.
    5.         The Commission’s above instruction shall be brought to notice of all concerned, for their compliance.
     
     

    640 downloads

    Submitted

  13. 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)

    614 downloads

    Submitted

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

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

    605 downloads

    Submitted

  15. 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

    603 downloads

    Submitted

  16. Draft Recruitment Rules for Group ‘A’ and Group ‘B’ posts.

    Draft Recruitment Rules for Group ‘A’ and Group ‘B’ posts.
     

    569 downloads

    Submitted

  17. 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.

    556 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 

    549 downloads

    Submitted

  19. General Election to Legislative Assembly of West Bengal, 2021 - ECI Notice dated 07.04.2021 - regarding

    General Election to Legislative Assembly of West Bengal, 2021 - ECI Notice dated 07.04.2021 - regarding

    547 downloads

    Submitted

  20. Bye-elections to fill casual vacancies in Parliamentary/ State Legislative Assemblies of various States - Instructions on Enforcement of Model Code of Conduct - regarding

    Bye-elections to fill casual vacancies in Parliamentary/ State Legislative Assemblies of various States - Instructions on Enforcement of Model Code of Conduct - regarding

    544 downloads

    Submitted

  21. 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.

    544 downloads

    Submitted

  22. 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

    529 downloads

    Submitted

  23. Order of Hon’ble Madras High Court on imposition 144 of the cr.PC by Puducherry Government

    Order of Hon’ble Madras High Court on imposition 144 of the cr.PC by Puducherry Government

    527 downloads

    Submitted

  24. Carrying of Mobile Phone by Returning Officer/Assistant Returning Officer inside the Counting Hall - OTP

    No. 464/INST/EPS-2019                                                                               Dated:  21st May, 2019
     
    To
    The Chief Electoral Officer of,
    All the States/Union Territories.
     
    Subject:       Carrying of Mobile Phone by Returning Officers/ Assistant Returning Officers inside the Counting Hall – reg.
    Reference:    1. The ECI’s instruction No.470/INST/2014-EPS, dated 8th May, 2014.
                         2. The ECI’s instruction No.470/INST/2014-EPS, dated 15th May, 2014. 
     Sir/Madam,
                        I am directed to invite your attention to the Commission’s instructions referred above and to state that in view of inception of Electronically Transmitted Postal Ballot Paper System (RTPBS) wherein One-Time Password (OTP) is received on mobile phones, the Commission has directed that on the day of counting,
    (i)  Only that mobile phone of the RO/ARO/Counting supervisor/s, linked to ETPBS, to be used to receive ‘OTP’ to log into ETPBS to start counting thereof have to be brought inside the counting hall;
    (ii)   The mobile handsets will be switched on only to receive ‘OTP’ and be switched off once the system is logged on to ETPBS;
    (iii)   Inside the counting hall, such mobile handsets are to be kept in the custody of ARO/RO/Observer, whosoever is the senior most officer in the Counting Hall for ETPBS counting, in switched off mode till the counting is over.
    (iv)  In case login is closed for some reasons, Counting Supervisor can get the mobile from the officer to whom the mobile set was submitted to receive OTP once again for enabling him to re-login, and after re-login, he should return the mobile to same officer in switched off mode.
    (v)   A declaration be got signed by all users separately about Dos and Don’ts for mobile usage.
    (vi)   Specific permission be sought from concerned CEO for number of users in each case with the requisite mobile phone numbers being used. Mobile phones are to be allowed inside the Counting hall for all such users.

    520 downloads

    Submitted

  25. 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.

    520 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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