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Current Issues

  

1,157 files

  1. Commission's order to Sh. Parvesh Sahib Singh, Bharatiya Janata Party

    Commission's order to Sh. Parvesh Sahib Singh, Bharatiya Janata Party in the matter of violation of Model Code of Conduct and provisions of the Representation of the People Act, 1951.
     
    View MCC Violation Reports

    170 downloads

    Submitted

  2. Vacancy for Position of Research Assistants

    Vacancy for Position of Research Assistants 
    (Bilingual)

    169 downloads

    Submitted

  3. Transcript of First Sukumar Sen Memorial Lecture by Sh. Pranab Mukherjee Hon’ble former President of India

    Transcript of First  Sukumar Sen Memorial Lecture by Sh. Pranab Mukherjee Hon’ble former President of India 

    168 downloads

    Submitted

  4. General Election to Legislative Assembly of Sikkim, 2014- uploading of wrong Form 26 (Affidavit) submitted to by the contesting candidate Shri G.M Gurung on the website of the Election Commission of India and Chief Electoral Officer, Sikkim-reg.

    General Election to Legislative Assembly of Sikkim, 2014- uploading of wrong Form 26 (Affidavit) submitted to by the contesting candidate Shri G.M Gurung on the website of the Election Commission of India and Chief Electoral Officer, Sikkim-reg. 

    166 downloads

    Submitted

  5. Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the CEOs)

    Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in (addressed to the CEOs) 
     

    159 downloads

    Submitted

  6. General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2O18 – MCC - Screening Committee - regarding.

    General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2O18 – MCC - Screening Committee - regarding. 
     

    158 downloads

    Submitted

  7. A few amendment made in the Commission’s Instruction No. 464/INST-VS/2014 dated 21.03.2014 regarding Distribution of Photo Voter Slip.

    A few amendment made in the Commission’s Instruction No. 464/INST-VS/2014 dated 21.03.2014 regarding Distribution of Photo Voter Slip.
     

    156 downloads

    Submitted

  8. General Election to the State Legislative Assembly of NCT of Delhi, 2020- Commission’s order regarding identification of electors.

    No. 3/4/ID/2020/SDR/VOL.I
    Dated: 16th   January, 2020
    To,
    The Chief Electoral Officer
    NCT of Delhi
     Subject: General Election to the State Legislative Assembly of NCT of Delhi, 2020- Commission’s order regarding identification of electors.
    Sir,
               I am directed to enclose herewith Commission's Order dated 16thJanuary, 2020 regarding identification of electors at the General Election to the State Legislative Assembly of NCT of Delhi.
    2.         The Commission has directed that all electors in all constituencies who have been issued EPIC have to produce the Electors Photo Identity Card (EPIC) for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the alternative photo identity documents mentioned in paragraph 7 of the Order for establishing their identity. The list of documents is reproduced below for clarity:
    (i) Passport,
    (ii) Driving License,
    (iii)Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies,
    (iv) Passbooks with photograph issued by Bank/Post Office,
    (v) PAN Card,
    (vi) Smart Card issued by RGI under NPR,
    (vii) MNREGA Job Card,
    (viii) Health Insurance Smart Card issued under the scheme of Ministry of Labour,
    (ix) Pension document with photograph,
    (x) Official identity cards issued to MPs/MLAs/MLCs, and
    (xi) Aadhaar Card.
    3.         In the case of EPIC, minor discrepancies in the entries therein should be ignored provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer of another Assembly Constituency, such card shall also be accepted for identification provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is
    not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the alternative photo documents mentioned in Para 7 of the Order.
    4.         On earlier occasions, the Commission had allowed Photo Voter Slip as a document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse as these are printed after the finalization of the roll and distributed just close to the poll through Booth Level Officers. The design of Photo Voter Slip does not incorporate any security feature. In fact, Photo Voter Slip was started as an alternative document as the coverage of EPIC was not complete. As per available information, at present, 100 per cent electors possess EPIC, and more than 99 per cent adults have been issued Aadhaar Cards. Taking all these facts in view, Commission has now decided that Photo Voter Slip shall henceforth not be accepted as a stand-alone identification document for voting. However, Photo Voter Slip will continue to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that Photo Voter Slips shall not be accepted as a stand-alone identification document for voting, the words 'THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING" shall be printed on the Photo Voter Slip in bold letters. Photo Voter Slips shall continue to be printed.
    5.         Overseas electors shall have to produce their original passport only for identification.
    6.         The Order may be brought to the notice of the Returning Officers and all Presiding Officers. A copy of the Order translated in the vernacular language should be supplied to each of the Presiding Officers. The Order shall be got published in the StateGazette, immediately. This Order shall also be given wide publicity through print/electronic media for information of the general public and electors immediately and subsequently at regular intervals till the date of polling. This should include paid Advertisements in the newspapers. All political parties in your State/UT and contesting candidates may also be informed, in writing, regarding these directions.
    7.         The Returning Officers shall explain the implications of this Order and explain the contents thereof to all Presiding Officers through special briefings. They should also ensure that a copy of this letter is available with the Presiding Officers at all polling stations /booths in the constituency.
    8.         Kindly acknowledge receipt and confirm action taken.

    149 downloads

    Submitted

  9. General Elections to the House of People, 2019 – Change of polling timing in 3-Anantnag Parliamentary Constituency

    By Mail/camp bag
    ELECTION COMMISSION OF INDIA
    NirvachanSadan, Ashoka Road, New Delhi-110001
    No. 464/J&K-HP/2019/NS-1                                     Dated: 19thApril, 2019
    To
                       The Chief Electoral Officer,
                       Jammu and Kashmir,
                       Srinagar.
     
    Subject:      General Elections to the House of People, 2019 – Change of polling timing-Reg.
    Sir,
                                          I am directed to forward herewith a copy of the Commission’s Notification No. 464/EPS/2019(3) dated 19th April, 2019 regarding change of hours of poll in respect of 3-Anantnag Parliamentary Constituency.
    You are requested to kindly make the necessary arrangements for its publication in State Gazette. Wide publicity be given through all possible media and the political parties should be informed in writing.
    Kindly acknowledge the receipt of this letter.
                                                                                                              Yours faithfully,
                                                                                       (SUMIT MUKHERJEE)
    PRINCIPAL SECRETARY
     
     
     
    TO BE PUBLSIHED IN AN EXTRAORDINARY GAZETTE OF INDIA, PART-II, SECTION 3(iii) IMMEDIATELY.
    TO BE RE-PUBLSIHED IN AN EXTRAORDINARY GAZETTE OF JAMMU & KASHMIR STATE IMMEDIATELY.
     
     
     
    ELECTION COMMISSION OF INDIA
    Nirvachan Sadan, Ashoka Road, New Delhi-110001
     
    No. 464/EPS/2019(3)                                                                                                           Dated: 19th April, 2019.
    29 Chaitra, 1941(Saka)
     
    NOTIFICATION
     
    WHEREAS, the Election Commission of India by Notification No. 464/EPS/2019(3), dated 28th March, 2019 issued under Section 30 read with Section 56 of the Representation of the People Act, 1951 (43 of 1951) has fixed the hours of poll in respect of 3-Anantnag Parliamentary Constituency in the State of Jammu and Kashmir from 7.00 A.M. to 6.00 P.M.; and
    WHEREAS, after considering the reports of District Administration, Police Administration, Observers and Chief Electoral Officer and taking into account all material circumstances including law and order situation comprised within the said 3-Anantnag Parliamentary Constituency in the State of Jammu and Kashmir.
    Now, therefore, in exercise of the powers conferred by Section 56 of the Representation of the People Act, 1951 read with Section 21 of the General Clauses Act, 1897 (10 of 1897), the Election Commission of India hereby makes the following amendments in its notification dated 28th March, 2019 referred to above, namely:-
    In the Table of the SCHEDULE appended to the said notification, against 3-Anantnag Parliamentary Constituency in the State of Jammu & Kashmir, for the existing entries in column 4,  , following entries shall respectively be substituted:-
    State
    Parliamentary Constituency/Assembly Constituency segment
    Date of Poll
    Hours of poll
    1
    2
    3
    4
    Jammu & Kashmir
    In all the Polling Stations falling in Anantnag District.
    23rd April, 2019 (Tuesday)
    07.00 A.M. to 4.00 P.M.
    In all the Polling Stations falling in Kulgam District.
    29th April, 2019 (Monday)
    07.00 A.M. to 4.00 P.M.
    In all the Polling Stations falling in Shopian & Pulwama Districts.
    6th May, 2019 (Monday)
    07.00 A.M. to 4.00 P.M.
     
    By order,
     
    (SUMIT MUKHERJEE)
    PRINCIPAL SECRETARY

    147 downloads

    Submitted

  10. Violation of provision of 123(1) of the R.P. Act, 1951 read with sections 171B, 171E of the Indian Penal code, 1860 by Shri Arvind Kejriwal- regarding

    Violation of provision of 123(1) of the R.P. Act, 1951 read with sections 171B, 171E of the Indian Penal code, 1860 by Shri Arvind Kejriwal- regarding 
    (Bilingual)

    145 downloads

    Submitted

  11. 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.

    140 downloads

    Submitted

  12. Hosting of electoral roll on the CEOs' website on the date of draft/final publication of electoral rolls- Free supply of copies of Electoral Rolls to recognized political parties during revision of Electoral Rolls Free supply, of copy, of Electoral Roll

    Hosting of electoral roll on the CEOs' website on the date of draft/final publication of electoral rolls- Free supply of copies of Electoral Rolls to recognized political parties during revision of Electoral Rolls Free supply, of copy, of Electoral Roll to candidates of recognized political parties during election- supply of copies of electoral rolls to unrecognised political parties/NGOs/public - regarding. 
     

    137 downloads

    Submitted

  13. Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2018- regarding.

    Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Elections to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, 2018- regarding. 
     

    134 downloads

    Submitted

  14. Shortlisted candidates for Legal Researcher written exam.

    Shortlisted candidates for Legal Researcher written exam. 
     

    134 downloads

    Submitted

  15. Submitted

  16. Providing facilities to Persons with Disabilities (PWD) – reg.

    Providing facilities to Persons with Disabilities (PWD) – reg. 
    (Bilingual)

    133 downloads

    Submitted

  17. Instructions on prevention of defacement of open spaces and public property - regarding

    Instructions on prevention of defacement of open spaces and public property - regarding 
    (Bilingual)
     

    132 downloads

    Submitted

  18. Instructions of the Commission with respect to use of Social Media in Election Campaigning

    Instructions of the Commission with respect to use of Social Media in Election Campaigning
     

    132 downloads

    Submitted

  19. Instructions regarding release of funds under MPs'/MLAs' Local Area Development Scheme - Bye election (Gujarat)

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

    132 downloads

    Submitted

  20. Presence of Observer during randomization of polling personnel, sealing of strong room, scrutiny of Form-17A and during counting.

    Presence of Observer during randomization of polling personnel, sealing of strong room, scrutiny of Form-17A and during counting.
     

    132 downloads

    Submitted

  21. Order regarding removal of Sh. Anurag Thakur and Sh. Parvesh Sahib Singh from the list of Star Campaigners of BJP

    No.437/DL-LA/4/2020/N.S.-II                                                   
    Dated:  29th January, 2020
     
    ORDER
                    In connection with the current general election to the Legislative Assembly of NCT of Delhi, Bharatiya Janata Party, a recognized National Party, vide their letter dated 21-01-2020, has furnished the names of leaders (star campaigners) of the said Party in terms of the provisions of Explanation 1(a) to subsection (1)  to sub-section (1) of Section 77 of the representation of the People Act, 1951. Names of Shri Anurag Thakur and Shri Parvesh Sahib Singh were among the list of forty leaders furnished by the Party.
                The Commission has noticed that Shri Anurag Thakur and Shri Parvesh Sahib Singh have made statements/speeches contents of which were in violation of the letter and spirit of the various provisions of the Model Code of Conduct for Political Parties and Candidates. The Commission has issued Notices to the said leaders regarding action against them under the Model Code of Conduct. The Commission has also issued a general Advisory to all political parties to instruct their functionaries and candidates to the provisions of the Model Code of Conduct.

    130 downloads

    Submitted

  22. General Election to the Legislative Assembly of NCT of Delhi- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding.

    No. 52/2020/SDR-Vol.I                                                        
    Dated: 13th  January,2020
     
    To,
    The Chief Electoral Officer
    NCT of Delhi
    Sub: -    General Election to the Legislative Assembly of NCT of Delhi- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding.
    Sir,
    I am directed to forward herewith a copy of the Direction dated 13thJanuary, 2020 issued by the Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the manner of transmitting postal ballot papers electronically for transmission of postal ballots for service voters at the current General Election to the State Legislative Assembly of  NCT of Delhi.
    You are requested to forward copy of the Direction to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers /District Election Officers in this regard.
     
    Kindly acknowledge receipt.
     Yours faithfully, 
    (Abhishek Tiwari)
    Under Secretary
     
    --------------------------------
    ELECTION COMMISSION OF INDIA
    Nirvachan Sadan, Ashoka Road, New Delhi-110001
     
    No. 52/2020/SDR/Vol.I
    Dated:  13th January, 2020
     
    DIRECTION
     
    In terms of the provisions of the Second Proviso to sub-rule(l) of Rule 23 of the Conduct of Elections Rules, 1961, the Commission hereby lays down the following manner for transmission of postal ballot papers by electronic means to the service voters and counting of the postal ballots received back from service voters: -
    1. Documents to be transmitted -
     The Returning Officer shall transmit the following documents electronically:
    (a) Postal Ballot Paper,
    (b) Form 13-A-Declaration by Elector,
    (c) Label for Form 13-B- Cover A (Inner Envelope),
    (d) Label for Form l3-C-Cover B (Outer Envelope),
    (e) Form l3-D- Instructions for the Guidance of Elector.
    2. Mode of transmission-
    After the Central Administration Officer (C- Admin) activates the RO operations regarding release of postal ballot paper electronically, the Returning Officer shall be able to log into the system and perform the following activities.
    a. Enter/view the data for the election of his constituency as per the election schedule (i.e. description of the election, state code of constituency, type of constituency (AC or PC), number of constituency, name of constituency, date of the election and RO address for mailing/dispatching back the marked Postal          
    b. Enter/view the download window (i.e. start date and time and end date and time) for Postal Ballot
    c. Load template of the Postal Ballot Paper specific to his constituency
    d. View and approve the sample Postal Ballot generated by the system

    129 downloads

    Submitted

  23. Bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities' Constituency-Amendment Notification-regarding.

    Bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities' Constituency-Amendment Notification-regarding.

    128 downloads

    Submitted

  24. Wearing of Political Party's Name / Symbol / Badges / Signs / Slogan inside the Polling Station - Regarding.

    Wearing of Political Party's Name / Symbol / Badges / Signs / Slogan inside the Polling Station - Regarding.
     

    127 downloads

    Submitted

  25. Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date in Jharkhand - Programme

    No.23/2019-ERS (Vol.-VI)
    Dated: 6th March, 2020
    To,
                Chief Electoral Officer,
                 Jharkhand,
                 Ranchi.
     Subject: - Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Elector’s Verification Programme- regarding.
    Reference:-
        1.  Letter No.23/LET/ECI/FUNC/ERD-ER/2019, dated 25.07.2019
        2.  Letter No.23/2019-ERS (Vol.-III), dated 31.07.2019
        3.  Letter No.23/LET/ECI/FUNC/ERD-ER/2019, dated 02.08.2019
        4.  Letter No.23/2019-ERS (Vol.-III), dated 30.08.2019
        5.  Letter No.23/2019-ERS (Vol.-III), dated 28.09.2019
        6.  Letter No.23/2019-ERS (Vol.-III), dated 12.10.2019
    Sir,
    I am directed to state that as per existing policy, revision of electoral rolls with reference to 1st January of the coming year as the qualifying date is done in later part of each year in all States/UTs (normally in the last quarter of a year). Since general election to Legislative Assembly of Jharkhand has recently been concluded, the Commission has decided that a Special Summary Revision be undertaken in your State to give opportunity to the left out electors and new electors who are going to be eligible for enrollment with reference to 01.01.2020 as the qualifying date. The Commission, taking all aspects into consideration, has directed to undertake Special Summary Revision of Photo Electoral Rolls of intensive nature w.r.t. 01.01.2020 as qualifying date in the State of Jharkhand as per the schedule below:- 
     
    Sl.No.
    Activity
    Period
    Pre- Revision activities:-
    1.
    Preparation of publicity Materials/Training Materials etc.
    By 16th March 2020 (Monday)
    a) Cascaded Training of Officers State Level training of DLMTs
    16th to 19th March 2020
    b) District level Training of ALMTs
    21st March to 24th March 2020
    c) Block level Training of Supervisors and BLOs
    26th March to 27th March 2020
      2.
    Elector’s Verification Programme (EVP) in a campaign mode with the help of SVEEP and other pre-revision activities including rationalization of polling stations.
     From 30th March 2020 (Monday) to 30th April 2020 (Thursday)
    Revision Activities:-
    3.
    Publication of Integrated draft electoral roll
    On 8th May 2020 (Friday)
    4.
    Period for filing claims & objections
    8th May 2020 (Friday) to
    8th June 2020  (Monday)
    5.
     
     
    Special campaign dates
     
     
    16th May 2020 (Saturday)& 17th May 2020 (Sunday), and
    23rd May 2020 (Saturday)&24th May 2020 (Sunday)
    6.
    Disposal of claims and objections
    By 18th  June 2020 (Thursday)
    7.
    Updating database and printing of supplements
    By 29th June 2020  (Monday)
    8.
    Final publication of electoral roll
    On 7th July 2020 ( Tuesday)

    127 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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