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Orders & Notices - Miscellaneous

18 files

  1. Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg.

    Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg. 
    (Bilingual)

    0 downloads

    Updated

  2. Instruction relating to Periodic Report of the status of election petitions in the States/Union Territories - reg.

    Instruction relating to Periodic Report of the status of election petitions in the States/Union Territories - reg.
     

    1 download

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  3. Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr

    Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr
     

    1 download

    Updated

  4. Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr

    Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr
     

    1 download

    Updated

  5. Supreme Court’s Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks

    Supreme Court’s Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
     

    1 download

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  6. Registration of political parties under section 29A of the Representation of the People Act, 1951

    Registration of political parties under section 29A of the Representation of the People Act, 1951
     

    1 download

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  7. Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks

    Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
     

    1 download

    Updated

  8. Scheme for Kashmiri migrants

    Scheme for Kashmiri migrants
     

    1 download

    Updated

  9. Advertisement in Respect of Migrant Voters

    Advertisement in Respect of Migrant Voters
     

    1 download

    Updated

  10. Appointment of ARO's for Bru Electors Staying in Tripura

    Appointment of ARO's for  Bru Electors Staying  in Tripura
     

    2 downloads

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  11. Notification on Notified Votes of Jammu and Kashmir

    Notification on Notified Votes of Jammu and Kashmir
     

    1 download

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  12. Order of the Commission for Not taking up revision of rolls in Fours ACs in Arunachal Pradesh w.r.to 01/01/2004 as the qualifying date

    Order of the Commission for Not taking up  revision of rolls  in Fours ACs in Arunachal Pradesh w.r.to 01/01/2004 as the qualifying date
     

    1 download

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  13. List of persons disqualified Under Section 8a, 10a & 11a(2) of the Representation of the People Act, 1951

    List of persons disqualified Under Section 8a, 10a & 11a(2)  of the Representation of the People Act, 1951
     

    2 downloads

    Updated

  14. Commission's Order Dated 27th March, 2003 Regarding Criminal Antecedents, Assets And Liabilities And Educational Qualifications Of Candidates.

    Commission's Order Dated  27th March, 2003 Regarding Criminal Antecedents, Assets And Liabilities And Educational Qualifications Of Candidates.
     

    1 download

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  15. The Representation Of The People (Amendment) Ordinance, 2002

    The Representation Of The People (Amendment) Ordinance, 2002
     

    2 downloads

    Updated

  16. Amendment To The Jammu And Kashmir Conduct Of Election Rules, 1965

    Amendment To The Jammu And Kashmir Conduct Of Election Rules, 1965
     

    1 download

    Updated

  17. The Jammu And Kashmir Representation Of The People (Amendment) Ordinance, 2002

    The Jammu And Kashmir Representation Of The People (Amendment) Ordinance, 2002
     

    1 download

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  18. Criminalisation of Politics - participation of criminals in the electoral process as candidates - disqualification on conviction for offences - effect of appeal and bail- regarding

    Criminalisation of Politics - participation of criminals in the electoral process as candidates - disqualification on conviction for offences - effect of appeal and bail- regarding
     

    5 downloads

    Updated

About ECI

eci-logo.png.2e8f591ce7b8147f8f3148bcd50The 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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The Election Commission of India announced the launch of its newly designed website. The completely revamped website features a streamlined and simplified design, improved functionality, and enriched content areas which will help all visitors to make well-informed decisions about their election-related needs and goals. ECI has launched the preview of the new site, and on final migration, Hindi version will be made live. View Rajbhasha Page.

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