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Important Instructions

849 files

  1. Requirement of publishing details regarding candidates with pending criminal cases in Rajya Sabha and State Legislative Council elections - regarding.

    No. 3/4/2020/SDR/Vol.III 
    Dated:  11th  January, 2021
     
    To
                The President/General Secretary/Chairperson/Convener,
                of all recognized National and State Political Parties.
     
    Sub:    Order dated 13th February, 2020 of Hon’ble Supreme Court in Contempt Petition (C) No. 2192 of 2018 in WP(C) No. 536 of 2011 - Requirement of publishing details regarding candidates with pending criminal cases in Rajya Sabha and State Legislative Council elections- regarding. 
               
    Sir/Madam,
                I am directed to draw your attention to the Commission’s letter no. 3/4/2020/SDR/VOL-III, dated 16th September, 2020, issued in pursuance of the Order dated 13th February, 2020 of   Hon’ble Supreme Court in Contempt Petition (C) No. 2192 in WP(C) No. 536 of 2011. As per the Commission’s above directions the details of criminal cases are to be published on the following three occasions during the campaign period so that electors have sufficient time to know about the background of such candidates:
    (i)                 Within first 4 days of withdrawal
    (ii)               Between next 5th -8th days.
    (iii)             From 9th day till the last day of campaign (the second day prior to date of poll).
    2.         In this connection, clause (d) of Section 39 of the Representation of the people Act 1951 relating to elections to Council of States and State Legislative Councils, is read as under:-
                (1)        As soon as the notification calling upon the elected members or the members of the legislative assembly of a State or the members of the electoral college of a Union territory to elect a member or members is issued, the Election Commission shall, by notification in the Official Gazette, appoint-
                            (d)        the date or dates on which a poll shall, if necessary, be taken, which or the first of which shall be a date not earlier than the seventh day after the last date for the withdrawal of candidatures; and
    3.         In view of the aforesaid provision, date of poll, in case of Rajya Sabha and State Legislative Council elections by Members of Legislative Assembly (MLAs), if required, shall be a date not earlier than the seventh day after the date of withdrawal of candidature. Accordingly, timeline for publishing the details of criminal cases on the three occasions, in case of the aforesaid two elections i.e. Rajya Sabha and State Legislative Council elections by Members of Legislative Assembly (MLAs), shall be as under:
                            (i)         Within first 2 days of withdrawal
                            (ii)        Between next 3rd -4th days; and
                            (iii)       Form 5th day to 6th day i.e. prior to date of poll.
    4.         Kindly acknowledge receipt.

    39 downloads

    Submitted

  2. Grievances on the Commission's proposal for extending the facility of postal ballot to the overseas electors-regarding.

    Grievances on the Commission's proposal for extending the facility of postal ballot to the overseas electors-regarding.

    162 downloads

    Submitted

  3. Before the Election Commission of India- Dispute Case No. 1 of 1996 -(Under Para 15 of the Election Symbols (Reservation and Allotment) Order, 1968 relation to the Indian National Congress)-ORDER

    Before the Election Commission of India- Dispute Case No. 1 of 1996 -(Under Para 15 of the Election Symbols (Reservation and Allotment) Order, 1968 relation to the Indian National Congress)-ORDER

    176 downloads

    Submitted

  4. General Election to the Legislative Assembly of Bihar- Use of Electronic Voting Machines and VVPAT.

    General Election to the Legislative Assembly of Bihar- Use of Electronic Voting Machines and VVPAT.

    292 downloads

    Submitted

  5. General Election to the Legislative Assembly of Bihar - Instructions of delivery of Electronically Transmitted Postal Ballots(ETPB) through Speed Post regarding.

    General Election to the Legislative Assembly of Bihar - Instructions of delivery of Electronically Transmitted Postal Ballots(ETPB) through Speed Post - regarding. 

    100 downloads

    Submitted

  6. General Election to the Legislative Assembly of Bihar- the Election Commission's Direction regarding electronic transmission of postal ballot papers to service voters - regarding.

    General Election to the Legislative Assembly of Bihar- the Election Commission's Direction regarding electronic transmission of postal ballot papers to service voters-regarding.

    185 downloads

    Submitted

  7. Amendment of Rule 90 of Conduct of Elections Rules, 1961- Increase in maximum limit of election expenses- reg.

    No.3/4/2020/SDR/Vol.II
    Dated: 21st October, 2020
    To,
                The Chief Electoral Officers all States and Union Territories.
    Sub:     Conduct of Elections (Amendment) Rules, 2020 – Amendment of Rule 90 of Conduct of Elections Rules, 1961 – Increase in maximum limit of election expenses – regarding.
     
    Sir/Madam,
    I am directed to send herewith a copy of the Ministry of Law and Justice, Legislative Department’s, Notification S.O. 3667(E) dated 19th October, 2020, amending Rule 90 of Conduct of Elections Rules, 1961 thereby increasing the upper limit of election expenses applicable to candidates at elections to Lok Sabha and Legislative Assemblies. This may be brought to the notice of all District Election Officers, Returning Officers and other election authorities concerned and also to the State Units of recognized political parties and all registered unrecognized political parties based in your State/Union territory, for their information.     
    Kindly acknowledge receipt.

    353 downloads

    Submitted

  8. Advisory to Political Parties for campaigning during the period of pandemic COVID-19-Reg.

    No. 4/2020/SDR/Vol-I
    Dated:- 21stOctober, 2020
     
    To,                                                                      
    The President/General Secretary of the recognized National/State Political Parties
    Subject:- Campaign during the period of pandemic COVID-19 – regarding.       
    Sir/Madam,
    On 9th October, 2020, Election Commission vide its Advisory (copy enclosed) had sought the cooperation of all political parties to follow instructions related to pandemic COVID-19 at all stages, especially wherever public interface in physical form is involved.  Observance of the preventive measures including wearing mask, use of sanitizer, observance of social distancing is a duty cast upon all the stakeholders in the larger interest of public health.  At para 4 of the aforementioned communication, it was specifically mentioned:
    “As representatives of public, this onerous responsibility rests with the political parties to ensure that they not only cooperate with the district machineries in following the due norms of public health safety as prescribed, but also instill a sense of discipline for civic behavior in their cadre while doing ground management during campaign times.  It is requested that you may like to issue advisory to all your field representatives to demonstrate utmost vigil and care to abide by all the extant instructions in large interest of public health and avoid any penal action for breaching the provisions.”
    Earlier, in its broad guidelines dated 21st August, 2020, the Commission also stated that non-compliance of instructions during the period of public interface will attract actions as per provisions of Sections 51 to 60 of the Disaster Management Act, 2005 besides invocation of the Section 188 of IPC and other legal provisions, as also specified in Order No.40-3/2020-DM-I(A) dated 29th July, 2020 of Ministry of Home Affairs.
    Instances of such public meetings have come to notice of the Commission, where large number of crowds have assembled in utter violation of social distancing and the political leaders/campaigners are addressing the gathering without wearing masks in complete disregard of the guidelines/instructions issued by Election Commission.  By doing so, the political parties and candidates are not only flouting the guidelines of the Commission with impunity,but exposing themselves as well as the public attending the rallies/meetings to the danger of infection during the pandemic.
    It does not need to be reiterated that during elections political parties/entities are the most important stakeholders in the electoral process and duty bound to observe the norms determined by the Commission for electioneering.
    The Commission has taken a serious view of the laxity on the part of political parties and candidates, on the ground, in terms of maintaining crowd discipline, and hereby reiterates and further advises them to demonstrate utmost vigil and care during electioneering.  CEOs and the District Machinery would be expected by the Commission to invoke appropriate and relevant penal provisions against the candidates concerned as well as the organizers responsible for such violations.  Separate instructions for strict compliance of guidelines are being issued to Chief Electoral Officers and State Governments of poll going states.
    The Commission seeks fullest cooperation from you so that our district election machinery ensures that all the preventive measures are adhering to by all the participants including organizers.

    218 downloads

    Submitted

  9. Important Instructions for Expenditure Observers

    Important Instructions for Expenditure Observers

    307 downloads

    Submitted

  10. Bye-Elections to the House of the People and State Legislative Assemblies, 2020 - Exit Poll - regarding.

    Bye-Elections to the House of the People and State Legislative Assemblies,2020 - Exit Poll - regarding.

    106 downloads

    Submitted

  11. Bye Elections to the House of the people of Bihar and Legislative Assemblies of Chhattisgarh, Gujarat, Haryana, Jharkhand, Kamataka, M P, Manipur, Nagaland, Odisha, Telangana and UP,2020. - Identifications of electors of polling station

    Bye Elections to the House of the people of Bihar and Legislative Assemblies of Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Madhya Pradesh, Manipur, Nagaland, Odisha, Telangana and Uttar Pradesh,2020. - Identifications of electors of polling stations.
    The Election Commission hereby directs that for the Bye-Election, all electors who have been issued EPIC shall produce the 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 following alternative photo identity documents for establishing their identity: -
    Aadhaar Card, MNREGA Job Card, Passbooks with photograph issued by Bank/Post Office, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Driving License, Pan Card, Smart Card issued by RGI under NPR, Indian Passport, Pension document with photograph, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and Official identity cards issued to MPs/MLAs/MLCs.

    122 downloads

    Submitted

  12. Bye Elections to the House of the people of Bihar and Legislative Assemblies of Chhattisgarh, Gujarat, Haryana, lharkhand, Kamataka, Madhya Pradesh, Manipur, Nagaland, Odisha, Telangana and UP, 2020 - Use of EVM and VVPAT

    Bye Elections to the House of the people of Bihar and Legislative Assemblies of Chhattisgarh, Gujarat, Haryana, lharkhand, Kamataka, Madhya Pradesh,Manipur, Nagaland,Odisha, Telangana and Uttar Pradesh, 2020. - Use of Electronic Voting Machines and VVPAT-reg.

    92 downloads

    Submitted

  13. General Elections to the Legislative Assembly of Bihar - EXIT POLL -regarding.

    In exercise of the powers under sub-Section (1) of Section 126A of the R.P. Act, 1951, the Election Commission, having regard to the provisions of sub-Section (2) of the said Section, hereby notifies the period between 7:00 A.M on 28th October, 2020 (Wednesday) and 6.30 PM on 7th November, 2020 (Saturday),as the period during which conducting any exit poll and publishing or publicizing by means of the print or electronic media or dissemination in any other manner whatsoever, the result of any exit poll in connection with the above mentioned General Election to the State Legislative Assembly of Bihar, shall be prohibited.
    It is further clarified that under Section 126(l)(b) of the R.P. Act, 1951, displaying any election matter including results of any opinion poll or any other poll survey, in any electronic media, would be prohibited during the period of 48 hours ending with the hours fixed for conclusion of poll in the respective polling areas in each phase of the aforesaid General election.

    121 downloads

    Submitted

  14. General Election to the State Legislative Assembly of Bihar, 2020- the Election Commission's Order regarding identification of electors.

    The Election Commission hereby directs that for the General Election to the State Legislative Assembly of Bihar notified/to be notified on 01-10-2020, 09-10-2020 and 13-10- 2020 all electors who have been issued EPIC shall produce the 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 following alternative photo identity documents for establishing their identity: -
    Aadhaar Card, MNREGA Job Card, Passbooks with photograph issued by Bank/Post Office, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Driving License, Pan Card, Smart Card issued by RGI under NPR, Indian Passport, Pension document with photograph, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and Official identity cards issued to MPs/MLAs/MLCs. overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station. 

    70 downloads

    Submitted

  15. Submitted

  16. Bye Elections to the HOP of Bihar & LA of Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, M.P, Manipur, Nagaland, Odisha, Telangana & UP, 2020-ETPBS reg.

    Bye Elections to the House of the People of Bihar & Legislative Assemblies of Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Madhya Pradesh, Manipur, Nagaland, Odisha, Telangana and Uttar Pradesh, 2020 .Commission's Direction regarding electronic transmission of postal ballot papers to service voters - regarding.

    160 downloads

    Submitted

  17. Biennial Elections to the Karnataka Legislative Council from 02 Graduates' and 02 Teachers' Constituencies, poll for which is scheduled to be taken on 28th October, 2020 - Election Commission's Order regarding Identification of electors.

    Biennial Elections to the Karnataka Legislative Council from 02 Graduates' and 02 Teachers' Constituencies, poll for which is scheduled to be taken on 28th October, 2020 - Election Commission's Order regarding Identification of electors.

    146 downloads

    Submitted

  18. Biennial Elections to the Bihar Legislative Council from 04 Graduates' and 04 Teachers' Constituencies, poll for which is scheduled to be taken on 22nd October, 2020- Election Commission's Order regarding Identification of electors.

    Biennial Elections to the Bihar Legislative Council from 04 Graduates' and 04 Teachers' Constituencies, poll for which is scheduled to be taken on 22nd October, 2020- Election Commission's Order regarding Identification of electors.

    74 downloads

    Submitted

  19. Optional facility of online data entry of personal details by candidates in Nomination Form and Affidavit (in Form 26 appended to the CE Rules, 1961) -Guidelines (All CEOs) -reg.

    Optional facility of online data entry of personal details by candidates in Nomination Form and Affidavit (in Form 26 appended to the CE Rules, 1961) -Guidelines-reg.

    255 downloads

    Submitted

  20. Optional facility of online data entry of personal details by candidates in Nomination Form and Affidavit (in Form 26 appended to the CE Rules, 1961) -Guidelines (All recognized National/ State Parties) - reg.

    Optional facility of online data entry of personal details by candidates in Nomination Form and Affidavit (in Form 26 appended to the CE Rules, 1961) -Guidelines-reg.
    Guidelines for optional facility for candidates for online data entry of personal details in Nomination Form
    A facility has been provided for the Candidates to make online data entry of their personal details in the nomination form and the affidavit (Form-26) through ECI suvidha portal i.e. suvidha.eci.gov.in. Validation checks at each step of the process will help the candidates to fill the form in proper format and without errors. The facility for online payment of security deposit by the candidates is also available through the same suvidha portal. 
    1. Online data entry in Nomination Form 
    1.1. The facility of Online data entry in nominations form will be available for the Candidates through ECI Suvidha Portal https://suvidha.eci.gov.in 
    Step 1- Registration- The Candidate will have to do the registration and login with the mobile number and OTP. After a successful login, the candidate needs to enter the EPIC number and the relevant details will be auto-fetched from the electoral roll 
    Step 2- Data entry of personal details in the form and affidavit- Candidate then needs to make data entry of his personal details in the nomination form and affidavit online. In case of error or mistake entries, filled in the form, can be edited/corrected, till the finalization of the form by the candidate. 
    Step 3- Selection of preferable dates- After complete details verification, Candidate has to finalize the form and proceed further for selection of 3 preferable dates, by ticking at the same, for physical submission of the form before the Returning Officer. 
    Step 4- Security deposit-Further, the candidate can submit the security deposit online by choosing the available options from net banking. Optionally, the candidate can choose to enter the details of challan or indicate the option to deposit it by cash 
    Step 5- Physical submission of print out of the form filled online-It is to be noted that the form in which the online data entry was made by candidate, will only be treated duly submitted if a printout with QR Code is taken from the system, signed in ink, notarized and delivered by hand, either by the candidate himself or by his proposer between the hours of 11'0 clock in the forenoon and 3'0 clock in the afternoon to the Returning Officer, on the appointed date and place, specified by him. The online Nomination Facility will be closed one day prior to the last date of nomination.

    1,258 downloads

    Submitted

  21. Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters on essential services-regarding.

    Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of
    voting through postal ballot for Absentee voters on essential services-regarding.
     

    257 downloads

    Submitted

  22. Broad guidelines of Election Commission of India on Publicity of Criminal Antecedents by Political Parties & Candidates.

    GUIDELINES OF ELECTION COMMISSION OF INDIA ON PUBLICITY OF CRIMINAL ANTECEDENTS BY POLITICAL PARTIES & CANDIDTES
    In Compliance with Hon’ble Supreme Court’s Decisions in WP (C) No. 784 of 2015 (Lok Prahari Vs. Union of India & Others) and in WP (C) No. 536 of 2011 (Public Interest Foundation & Ors. Vs. UoI & Anr.) and in contempt petition(C) no. 2192 of 2018 in WP(C) no. 536 of 2011 
    August, 2020
     

    609 downloads

    Submitted

  23. Permission for opening of the warehouse for taking out the EVMs & VVPATs, after final disposal of the Election Petition/court case

    Permission for opening of the warehouse for taking out the EVMs & VVPATs, after final disposal of the Election Petition/court case. 

    235 downloads

    Submitted

  24. Clarification on videography at the time of opening and closing of EVM-VVPAT warehouses.

    Clarification on videography at the time of opening and closing of EVM-VVPAT warehouses.

    206 downloads

    Submitted

  25. Election Commission of India’s response to letter dated 29th June, 2020 of Shri Sitaram Yechury, General Secretary, CPI (M)

    Election Commission of India’s response to letter dated 29th June, 2020 of Shri Sitaram Yechury, General Secretary, CPI (M)

    465 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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