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Commission's Notice dated 20th April, 2019 to Shri Navjot Singh Sidhu, Leader of Indian National Congress

  

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Commission's Notice to
Shri Navjot Singh Sidhu,
Leader of Indian National Congress

NOTICE

Whereas, the Commission has announced the schedule for holding the General Election to the House of the People, 2019 vide Press Note no. ECI/PN/2019, dated10/03/2019 and provisions of Model Code of Conduct for political parties and candidates have come into force from that very date; and

Whereas, the Chief Electoral Officer, Bihar, vide his letter dated  16th April, 2019  has forwarded a copy of video clip of the speech delivered by you on 15th April, 2019 at Blocks Barsoi and Barari of Katihar District in Bihar wherein you have made the following statements:-

" ..........मैं अपने मुस्लिम भाईयों को एक ही बात कहने आया हूं कि आप ये ऐसी constituency  है जहाॅ आप Minority  बनके Majority   में हो 62 फीसदी constituency  में आपका वर्चस्व है ये BJP वाले शडयंत्रकारी लोग आपको बाॅंटने का प्रयास करेंगे। आपके वोट को बाॅंटने का प्रयास करेंगे। मैं कहता हूँ  अगर आप इकट्ठे आये तो तारिक साहब को भी दुनिया की कोई भी ताकत हरा नहीं पायेगी" and

 "..........आज साज़िश हो रही है पूर्णिंया में। मैं आप सब को चेतावनी देने आया  हूँ मुस्लिम भाईयों आप 64 प्रतिशत  आबादी हो यहाॅं पे। मेरे मुसलमान भाई जितने भी हैं वो ये मेरी पगड़ी है। आप सब लोग पंजाब मे भी काम करने जाते हो पंजाब में हमारी तरफ से प्यार मिलता है, मेहमां जो हमारा होता है जान से प्यारा होता है। अगर आपको कोई दिक्कत हो पंजाब में मैं मंत्री हूं जिस दिन पंजाब आईयेगा सिद्धू को अपने साथ खड़ा पाईयेगा कंधे से कंधा मिलाकर खड़ा पाईयेगा लेकिन मै आपको चेतावनी देने आया हूंॅ बहनों भाईयों ये बाॅंट रहे हैं आपको। मुस्लिम भाईयों वो यहाॅं पे आपको ओबैसी साहब जैसे लोगों को लाकर एक नई पार्टी साथ में खड़ी करके आप लोगों की वोटें बाॅंट के ये जीतना चाहते है। अगर तुम लोग इकट्ठे हुए 64 प्रतिशत आपकी आबादी है Minority Majority  में है यहां पे यदि तुम इकट्ठे हुए और इकट्ठे होकर एकजुट वोट डाला तो सब उलट जायेंगे मोदी सुलट जायेगा छक्का लग जायेगा......."
; and

Whereas, it has been informed that FIR has been lodged against you for these statements under relevant sections of Law in Barsoi Police Station of Katihar District ; and

Whereas, your said statement has been widely published in the electronic and print media; and 

Whereas, Para (3) of part I ‘General Conduct’ of “Model Code of Conduct for the guidance of Political Parties and Candidates”, inter-alia, provides that there shall be no appeal to caste or communal feelings for securing votes, and Para (4) of the said part I provides that all parties and candidates shall avoid scrupulously all activities which are corrupt practices and offences under the election law; and

Whereas, sub-section (3) of Section 123 of the Representation of the People Act, 1951, which deals with ‘Corrupt Practices’ provides:

The appeal by a candidate or his agent or by any other person with the consent of a candidate or his election agent to vote or refrain from voting for any person on the ground of his religion, race, caste, community or language or the use of, or appeal to religious symbols or the use of, or appeal to, national symbols, such as the national flag  or the national emblem, for the furtherance of the prospects of the election of that candidate or for prejudicially affecting the election of any candidate….”; and

Whereas, the Hon’ble Supreme Court of India, vide judgement and Order dated 2.1.2017, in CivilAppeal No 37 of 1992 (Abhiram Singh vs C. D. Commachen), with Civil Appeal No.8339 of 1995, has held that Religion and Caste cannot be used by anyone while making any statement during electioneering or otherwise; and

Whereas, the Commission is prima facie of the opinion that you have violated the aforesaid provisions of the MCC and the R. P. Act,1951 and also wilfully disobeyed the aforesaid Order of Hon'ble Supreme Court by making the impugned statements;

Now, therefore, the Commission, after considering the available material and extant instructions on the matter, has decided to provide you an opportunity to explain your stand regarding the said statement. Your explanation shall be submitted within 24 hours of receipt of this Notice, failing which the Commission shall take a decision without further reference to you.




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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