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1,240 files

  1. 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.

    477 downloads

    Submitted

  2. General Election to Legislative Assembly of West Bengal, 2021 - ECI Notice dated 08.04.2021 to Ms. Mamata Banerjee, AITC - regarding

    General Election to Legislative Assembly of West Bengal, 2021 - ECI Notice dated 08.04.2021 to Ms. Mamata Banerjee, AITC - regarding

    474 downloads

    Submitted

  3. Submitted

  4. Appointment of Polling Agents -Comprehensive Instructions/Directions - regarding.

    Appointment of Polling Agents -Comprehensive Instructions/Directions - regarding. 
    (bilingual)
     
     

    466 downloads

    Submitted

  5. 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

    466 downloads

    Submitted

  6. 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. 

    463 downloads

    Submitted

  7. Reply to Shri Prithviraj Chavan from ECI

    Reply to Shri Prithviraj Chavan from ECI

    459 downloads

    Submitted

  8. 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.

    457 downloads

    Submitted

  9. Notice to Ms. Imarti Devi, BJP candidate from 19-Dabra(SC)

    Notice to Ms. Imarti Devi, BJP candidate from 19-Dabra(SC)

    455 downloads

    Submitted

  10. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Haryana & Maharashtra– regarding.

    No. 491/MCMC/2019/Communication                                                   
    Dated: 15th October, 2019
     
    To
          The Chief Electoral Officers of
          Haryana & Maharashtra.
     
    Subject: -    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Haryana & Maharashtra– regarding.
     
    Sir, 
     I am directed to state that instances of advertisements of offending and misleading nature published in print media have been brought to the notice of the Commission in the past. Such advertisements in the last stage of the election vitiate the entire election process. The affected candidates and parties will not have any opportunity of providing clarification/rebuttal in such cases.
     2. In order to ensure that such instances are not repeated, and no untoward incident takes place because of any inflammatory, misleading or hate advertisements, the Commission, in exercise of its powers under Article 324 of the Constitution, and all other powers enabling it in this behalf, hereby directs that no Political Party or Candidate or any other Organization or Person shall publish any Advertisement in the print media on poll day and one day prior to poll day i.e. 20th and 21st October, 2019, unless the contents of the Advertisement proposed to be published by the Political Parties, Candidates etc. are got Pre-certified by them from the MCMC Committee at the State/District level, as the case may be, in your State.   
     3. It is further directed that in order to facilitate the process of pre-certification of the newspaper advertisements and as instructed above, MCMC at State/district level be immediately alerted and activated in order to examine and pre-certify all such advertisements received from the political parties and candidates and others.  It should also be ensured that the decision by MCMC is made expeditiously.
    4. The above direction of the Commission may be brought to the notice of Presidents of all political parties, contesting candidates and Newspapers in the State and also given wide publicity to all Media of Mass Communication for general information and strict compliance.
    5. These directions shall come into force immediately.
     6. A copy of the instruction issued in this behalf may be endorsed to the Commission urgently.

    454 downloads

    Submitted

  11. Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Telangana– regarding.

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Telangana– regarding.

    449 downloads

    Submitted

  12. Use of vehicles for distribution of publicity material - Regarding

    Use of vehicles for distribution of publicity material - Regarding

    446 downloads

    Submitted

  13. Release of funds under MPs'/MLAs' Local Area Development Scheme - General Election to the Legislative Assembly of Jharkhand, 2019

    Release of funds under MPs'/MLAs' Local Area Development Scheme - General Election to the Legislative Assembly of Jharkhand, 2019

    437 downloads

    Submitted

  14. Display of Voter Facilitation Posters(VFPs) at Polling Stations – reg.

    Display of Voter Facilitation Posters(VFPs) at Polling Stations – reg. 
    (Bilingual)

    436 downloads

    Submitted

  15. Commission's letter dated 05th February 2020 to CP, Delhi in the matter of undesirable statements by Sh. Rajesh Deo, DyCP, Crime (SUI &ISC)

    General Election to the Legislative Assembly of NCT of Delhi-Undesirable public statements by Sh. Rajesh Deo, DyCP, Crime(SIU&ISC)-regarding

    434 downloads

    Submitted

  16. General Election from 67-Ramgarh Assembly constituency in the state of Rajasthan - Release of funds under MPs'/MLAs' Local Area Development Scheme.

    General Election from 67-Ramgarh Assembly constituency in the state of Rajasthan - Release of funds under MPs'/MLAs' Local Area Development Scheme.
    राजस्‍थान राज्‍य में 67-रामगढ़ विधान सभा निर्वाचन क्षेत्र से साधारण निर्वाचन - सांसद/विधायक स्‍थानीय क्षेत्र विकास योजना के अधीन निधियाँ जारी करना।

    433 downloads

    Submitted

  17. ECI Order dated 12 April 2021 to Ms. Mamata Banerjee

    ECI Order dated 12 April 2021 to Ms. Mamata Banerjee

    425 downloads

    Submitted

  18. Bye-Election-Release of funds under MPs'/MLAs, Local Area Development Scheme.

    Bye-Election-Release of funds under MPs'/MLAs, Local Area Development Scheme.
    उप-निर्वाचन-सांसद/विधायक स्थानीय क्षेत्र विकास योजना के अधीन निधियों को जारी करना।

    424 downloads

    Submitted

  19. Notice to Sh. Parvesh Sahib Singh in the matter of violation of Model Code of Conduct-regarding

    General Election to Legislative Assembly of NCT of Delhi 2020-Notice to Sh. Parvesh Sahib Singh in the matter of violation of Model Code of Conduct-regarding
     
    View MCC Violation Reports

    419 downloads

    Submitted

  20. General Elections to the Legislative Assembly of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram and Telangana, 2018- Commission's Notification regarding ban on exit poll – regarding. / Corrigendum

    General Elections to the Legislative Assembly of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram and Telangana, 2018- Commission's Notification regarding ban on exit poll – regarding. / Corrigendum
    छत्‍तीसगढ़, मध्‍य प्रदेश, राजस्‍थान, मिजोरम और तेलंगाना की विधान सभाओं के साधारण निर्वाचन, 2018 - एग्जिट पोल पर प्रतिबंध। 
     

    415 downloads

    Submitted

  21. Bye Elections - Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme.

    Bye Elections - Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme.

    411 downloads

    Submitted

  22. Release of funds under MPs'/MLAs' Local Area Development Scheme-General Election to the State Legislative Assembly of Bihar, 2020

    Release of funds under MPs'/MLAs' Local Area Development Scheme-General Election to the State Legislative Assembly of Bihar, 2020

    405 downloads

    Submitted

  23. Biennial Elections to the Legislative Councils of Andhra Pradesh and Telangana by the members of respective Legislative Assemblies (MLAs)- Deferment of elections– reg.

    Biennial Elections to the Legislative Councils of Andhra Pradesh and Telangana by the members of respective Legislative Assemblies (MLAs)- Deferment of elections– reg.
     

    403 downloads

    Submitted

  24. 2nd Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date - Programme - regarding.

    ELECTION COMMISSION OF INDIA
    NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001
    No.23/LET/ECI/FUNC/ERD-ER/2019
    Dated: 11th July, 2019
    To
         The Chief Electoral Officers of
    Haryana, Chandigarh, and Maharashtra, Mumbai.  Subject: -2ndSpecial Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date - Programme - regarding.
    Sir/Madam,
    I am directed to state that the Commission, taking all aspects into consideration especially the impending general election to the Legislative Assembly in the States and with a view to providing further opportunity to un-enrolled eligible persons to get their names registered in the electoral roll so that they are not deprived of voting in elections and to improve the health of the electoral roll at the same time, has directed to undertake 2nd Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2019 as qualifying date in the poll going States, namely Haryana and Maharashtra as per the schedule below:-
    Sl.No.
    Revision Activities
    Date/Period
    1.
     Publication of Integrated draft electoral roll
    On 15.07.2019(Monday)
    2.
     Period for filing claims & objections
    From 15.07.2019(Monday) to
    30.07.2019(Tuesday)
    3.
     Special Campaign Dates
    20.07.2019 (Saturday) &
    21.07.2019 (Sunday) 
    27.07.2019 (Saturday) &
    28.07.2019 (Sunday) 
    4.
     Verification by Supervisors/AERO/ERO
    By 05.08.2019 (Monday)
    5.
     Disposal of claims and objections
    By 13.08.2019 (Tuesday) 
    6.
     
     Super-checking by Dy. DEO/DEO/ Roll Observer/CEO
     Updating database and printing of supplements
    By 16.08.2019(Friday)
    7.
     Final publication of electoral roll
    On 19.08.2019 (Monday) 

    394 downloads

    Submitted

  25. Media Coverage during the period referred to in Section 126A of R.P. Act, 1951-violations-regarding

    No. 491/Media Policy/2019-Communication   
    Dated: 27th November, 2019
     
    To,
                All Print and Electronic Media
     Sub:    Media Coverage during the period referred to in Section 126A of R.P. 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 between 7.00 AM on 30.11.2019 (Saturday) and 5.30 PM on 20.12.2019(Friday) in the current General Election to the State Legislative Assembly of Jharkhand, 2019.

    384 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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