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Current Issues

1,234 files

  1. 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

  2. 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

  3. 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

  4. 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

    542 downloads

    Submitted

  5. 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.

    532 downloads

    Submitted

  6. 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

    530 downloads

    Submitted

  7. 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

  8. 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.

    519 downloads

    Submitted

  9. Submitted

  10. 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: 17th  September, 2020
    To,
        The Chief Electoral Officer of
    Bihar Assam Chhattisgarh Gujarat Haryana Jharkhand Karnataka Kerala Madhya Pradesh Nagaland Tamil Nadu Uttar Pradesh West Bengal Odisha Manipur, and Telangana                     
    Subject:  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,
                I am directed to forward herewith the Commission’s two Notifications bearing No. 52/2020/SDR/Vol.I dated 17thSeptember, 2020on the subject cited. These may be published in the State Gazette immediately and copies of the same may also be forwarded to the Commission.
                A copy of the procedure to be adopted for voting through postal ballot by Absentee voters in the category of senior citizens (AVSC), PwDs (AVPD) and COVID-19(ADCO) is also enclosed herewith.
                Kindly acknowledge.
    Yours faithfully,
     
    (N.T.Bhutia)
    Secretary

    500 downloads

    Submitted

  11. Commission’s order to Sh. Gopal Bhargav of Bhartiya Janata Party

    Commission’s order to
    Sh. Gopal Bhargav of Bhartiya Janata Party
    and Leader of Opposition in the Legislative Assembly of Madhya Pradesh

    495 downloads

    Submitted

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

    Urgent Plea for safeguarding of Electronic Voting Machine reg.

    493 downloads

    Submitted

  13. Bye-Elections - Release of funds under MPs'/MLAs' Local Area Development Scheme.

    Bye-Elections - Release of funds under MPs'/MLAs' Local Area Development Scheme - regarding

    489 downloads

    Submitted

  14. Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the Legislative Assembly of Jharkhand, 2019

    Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the Legislative Assembly of Jharkhand, 2019

    483 downloads

    Submitted

  15. Cashless treatment for COVID-19 cases, Payment of Ex-gratia compensation and Treating BEL/ECIL engineers as polling officials.

    There are following attachments:
    1. Cashless treatment for COVID-19 cases and quarantine facilities for CAPF/SAP deployed on election duty.
    2. Payment of Ex-gratia compensation to the family of CAPFs/polling personnel - In the event of death due to COVID-19.
    3. Treating BEL/ECIL engineers as polling officials on election duty during all processes of EVM/VVPAT preparations. 

    479 downloads

    Submitted

  16. 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

    475 downloads

    Submitted

  17. 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.

    474 downloads

    Submitted

  18. Ref. Case 3(P) of 2017- Reference from Hon’ble President of India under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991- disqualification of Shri Sanjeev Jha and 10 Others, MLA - reg.

    File No. 113/3(P)/NCT Delhi/2017/Registry
    COMMISSION’S OPINION DATED 26.08.2019 and Hon’ble President’s Order dated 28th October, 2019. - REFERENCE FROM HON’BLE PRESIDENT OF INDIA - DISQUALIFICATION OF SHRI SANJEEV JHA AND 10 OTHERS, MLA.
    Allegation of disqualification- for- holding office of profit- Co-Chairperson in District Disaster Management Authorities in 11 districts in Delhi.
    Constitution of India- disqualification under Section 15(1)(a)- Held- not disqualified- no remuneration by way of salary, allowances, sitting fee etc. nor any other facility like staff car, office space, supporting staff, telephone, residence provided – Exemption under Item 14 of Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act, 1997.
    The Election Commission held that Item 14 of the Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act), 1997 provides for exemption for the office of Chairman, Director or Member of a statutory or non-statutory body or committee etc. constituted by Government of NCT, provided that the said Chairman, Director or Member are not entitled to any remuneration.

    472 downloads

    Submitted

  19. Supreme Court’s Judgment on the petition regarding requirement of publishing details regarding people with criminal antecedents contesting elections

    No. 3/4/2019/SDR/Vol.IV
    Dated: 16th September, 2020
    To,
              The Chief Electoral Officers of
              all States and Union Territories.
    Sub:  Supreme Court’s Judgment on the petition regarding requirement of publishing details regarding people with criminal antecedents contesting elections;          
    Sir/Madam,
    I am directed to invite your attention to the Commission’s letter No. 3/4/2017/SDR/Vol. II dated 10.10.2018, and letter dated 19.03.2019,issued in pursuance of the Judgment of Hon’ble Supreme Court  in WP(C) No. 784 of 2015 (Lok Prahari Vs. UoI &Ors) and WP(C) NO. 536 of 2011 (Public Interest Foundation & Ors. Vs. UoI and Anr.). In the said letters the Commission has directed that the candidates who have criminal cases against them, either pending cases or cases of conviction in the past, and the political parties that set up such candidates, shall publish declaration in newspapers and TV Channels in the manner prescribed in the letters referred to above.
    2.       Subsequently, in pursuance of the directions given by the Hon’ble Supreme Court in its Order dated 13.02.2020 passed in Contempt Petition(C ) No. 2192 of 2018 in WP(C) NO. 536 of 2011 and in addition to the directions in the Commission’s above said two letters, the Commission vide letter No. 3/4/2020/SDR/Vol.III dated 6th March 2020, has also directed that all political parties, that set up candidates with criminal antecedents, either pending cases or cases of past conviction, shall scrupulously follow each of the above directions in all future elections to the Houses of Parliament and State Legislatures. Information regarding individuals with criminal cases, who have been selected as candidates, along with the reasons for  selection of such candidates, as also as to why other individuals without criminal antecedents could not be selected as candidates, shall be published by the political party in the newspapers, social media platform and website of the party within 48 hours of the selection of the candidate or not less than two weeks before the first date for filing of nominations, whichever is earlier.
    3.       The Commission has also considered the issues relating to the publicity by the uncontested returned candidates and directed that in view of above said directions of Hon’ble Supreme court such candidates must also publicize their criminal antecedents in the manner as prescribed for other contesting candidates..
    4.       As per the Commissions directions, the details regarding criminal cases are to be published on three occasions during the campaign period for the purposes of publishing of such details. Now, Commission has considered the matter and directed that the period specified will be decided with three blocks in following manner, so that electors have sufficient time to know about the background of such candidates:
    a.     Within first 4 days of withdrawal.
    b.       Between next 5th- 8thdays.
    c.        From 9th day till the last day of campaign (the second day prior to date of poll)
     (Illustration: If the last date for withdrawal is 10th of the month and poll is on 24th of the Month, the first block for publishing of declaration shall be done between 11th and 14th of the Month, second and third blocks shall be between 15th and 18th and 19th and 22nd of that Month, respectively.)
    5.       The other directions in this regard as given in the Commission’s letters referred to in Para 1 & 2 above shall continue to be followed.
    6.       While filing the a/c of election expenses the details regarding publishing of instruction on criminal antecedents, if any, shall be provided in the prescribed format (Format C-4). In the case of election to Rajya Sabha or State legislative council, these details shall be submitted to the RO for the election.
    7.       It may again be stated here that as far as political parties are concerned, they will be bound to disclose details regarding candidates selected by them in terms of the above mentioned Hon’ble Supreme Court’s Order dated 13.02.2020, Communicated vide Commission’s letter No. 3/4/2020/SDR/Vol.III dated 6th March, 2020, even if their candidature is rejected during scrutiny and/or withdraws his candidature may be followed in this regard.
    8.       It may be reiterated that all the expenses incurred by the candidate and the political party in connection with the publication of the aforesaid criminal antecedent will be accounted for the purpose of election. In this regard, the Commission’s letter No 3/4/3029/SDR/Vol.-I dated 19th March 2019 may be referred to.
    9.       In order to streamline the existing Formats as prescribed by the Commission and in compliance of the Order of the Hon’ble Supreme Court, Formats C1, C2, and C3 have been modified by adding suitable guidelines (copies enclosed).
    10.     This letter may be circulated to all DEOs/ROs in the State/Union Territory for necessary action on their part. This shall also be circulated to all the political parties based in the State i.e. the State Units of the recognized parities and recognized State parties of other States and all registered un-recognized political parties with head quarters based in your State/Union Territory, with instruction to take note of the above directions for strict compliance both by the parties and their candidates in all future elections.
    11.     Kindly acknowledge receipt and confirm action taken.

    470 downloads

    Submitted

  20. Submitted

  21. FAQs on Criminal Antecedents, if any, of a candidate and its publicity in pursuance of Hon’ble Supreme Court Judgement dated 25/09/2018 in (C) No. 536 of 2011 regarding.

    FAQs on Criminal Antecedents, if any, of a candidate and its publicity in pursuance of Hon’ble Supreme Court Judgement dated 25/09/2018 in (C) No. 536 of 2011 regarding. 

    459 downloads

    Submitted

  22. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme

    Instructions on release of funds under MPs'/MLAs' Local Area Development Scheme - Bye-election to fill casual vacancies in the State Legislative Assemblies of Chhattisgarh, Kerala, Tripura and Uttar Pradesh - regarding.

    453 downloads

    Submitted

  23. Adherence to prescribed security protocols during the MCC period

    No. 437/6/ ECI/INST/FUNCT/MCC/ 2021  
    Dated: 14th March, 2021
    To,
    The Chief Electoral Officers of all States and Union Territories.
    Subject: Adherence to prescribed security protocols during the MCC period- regarding.
    Sir/Madam,
     It has been brought to the notice of Commission that at some occasions, the Star Campaigners are not adhering to the security protocols laid down by the security agencies and exposing themselves to security risk during the campaign. Attention has also been drawn that the safety provisions as prescribed in the Motor Vehicle Act, 1988 [as amended) (e.g. applying seat belt etc.) are also not being followed in some cases thereby violating the existing statutory provisions punishable under law.
    2. Commission has, time and again, emphasised on the safety and security of all candidates during campaign. In this connection, attention is drawn to Commission's letter No. 43716/g6-PLN-lll dated 09.04.1996 and 437/6/ZOO7IPLN.u dated 24.L0.2007 (copies enclosed) which specify the use of bullet proof car by the persons provided with Z+ security cover as prescribed by the Ministry of Home Affairs, Government of India. Star campaigners, who have been provided with security cover by the security agencies, must adhere to the security protocols laid down to avoid any security breach which may expose them to risk. Also, all Candidates including Star Campaigners must follow the safety instructions during the use of any vehicle including helicopter etc. as prescribed under the relevant laws to avoid any mishap or accident, which may endanger the life and property of individual[s) and/or public at large.
    3. In view of the aforesaid and giving utmost importance to the security of Star campaigners and Candidates, Commission has directed that these instructions must be brought to the notice of all the Political Parties and Candidates including Star Campaigners for strict compliance in their own interest and possible sensational impact on general law & order across State/UT in case of any untoward incident.

    453 downloads

    Submitted

  24. Reply to Shri Prithviraj Chavan from ECI

    Reply to Shri Prithviraj Chavan from ECI

    453 downloads

    Submitted

  25. Postal ballot voting facility for senior citizens and PWDs who wish to vote through postal ballot-- Commission's Notification-regarding

    Postal ballot voting facility for senior citizens and PWDs who wish to vote through postal ballot-- Commission's Notification regarding

    453 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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