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Misc, Orders, Notices, etc

  

14 files

  1. Order dated  24.04.2019 of the Hon’ble High Court  of Calcutta, Circuit Bench at Jalpaiguri- WP No. 5027 of 2019  in the matter of Gorkha Janmukti Morcha and anr Vs. the Election Commission of India & Ors.-reg

    Order dated  24.04.2019 of the Hon’ble High Court  of Calcutta, Circuit Bench at Jalpaiguri- WP No. 5027 of 2019  in the matter of Gorkha Janmukti Morcha and anr Vs. the Election Commission of India & Ors.-reg

    64 downloads

    Submitted

  2. Reply to Representations filed by Sh. K.C.Palanisamy in respect of AIADMK, a recognized party in the State of Tamil Nadu

    Reply to Representations filed by Sh. K.C.Palanisamy in respect of AIADMK, a recognized party in the State of Tamil Nadu
     

    56 downloads

    Submitted

  3. Commission's Notice to Aam Aadmi Party

    Commission's Notice to Aam Aadmi Party
     

    76 downloads

    Submitted

  4. Commission’s order in the dispute case in AIADMK Party – regarding extension of time to submit affidavits etc.

    Commission’s order in the dispute case in AIADMK Party – regarding extension of time to submit affidavits etc.
     

    27 downloads

    Submitted

  5. Commission’s letter to Smt. VK Sasikala on complaints filed by Dr. V.Maitreyan and 11 Ors opposing her nomination as general secretary.

    Commission’s letter to Smt. VK Sasikala on complaints filed by Dr. V.Maitreyan and 11 Ors opposing her nomination as general secretary.
    (Bilingual)

    18 downloads

    Submitted

  6. Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the political parties)

    Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the political parties)
     

    42 downloads

    Submitted

  7. Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the CEOs)

    Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the CEOs)
     

    17 downloads

    Submitted

  8. Instruction w.r.to Hon’ble Delhi High Court’s Order dated 07.07.16 in W.P.(C) 8363/2010 directing the political parties not to use public funds/public places for propagating the election symbol of the party.

    Instruction w.r.to Hon’ble Delhi High Court’s Order dated 07.07.16 in W.P.(C) 8363/2010 directing the political parties not to use public funds/public places for propagating the election symbol of the party.
     

    12 downloads

    Submitted

  9. Order in pursuance of Hon’ble Delhi High Court’s Order dated 04.05.2016 in the matter of W.P.(C) No.1669/2016 – Jojo Jose Vs Communist Party of India (Marxist) - regarding

    Order in pursuance of Hon’ble Delhi High Court’s Order dated 04.05.2016 in the matter of W.P.(C) No.1669/2016 – Jojo Jose Vs Communist Party of India (Marxist) - regarding
     

    12 downloads

    Submitted

  10. Order in pursuance of Hon’ble Delhi High Court’s Order dated 19.10.2015 in the matter of W.P.(C) No.9938/2015 – Rizwan Haider Vs All India Majlis-E-Ittehadul Muslimeen & Anr - regarding

    Order in pursuance of Hon’ble Delhi High Court’s Order dated 19.10.2015 in the matter of W.P.(C) No.9938/2015 – Rizwan Haider Vs All India Majlis-E-Ittehadul Muslimeen & Anr - regarding
     

    9 downloads

    Submitted

  11. Letter to BJP regarding the statment of Shri Joy Banerjee

    Letter to BJP regarding the statment of Shri Joy Banerjee
     

    22 downloads

    Submitted

  12. Use of animals in election process- regarding.

    Use of animals in election process- regarding.
    (Bilingual)

    27 downloads

    Submitted

  13. Reply to the petition filed by Shri Subrmanian Swamy seeking de-recognition of Indian National Congress

    Reply to the petition filed by Shri Subrmanian Swamy seeking de-recognition of Indian National Congress
     

    39 downloads

    Submitted

  14. Submission of Form-A and Form-B by political parties- correction in the instruction in the Handbook for ROs.

    Submission of Form-A and Form-B by political parties- correction in the instruction in the Handbook for ROs.
    (Bilingual)

    414 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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