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Bye Elections to the Council of States from Bihar, Odisha and Gujarat-reg.

  

About This File

No. ECI/PN/65/2019
Dated: 15th June, 2019

 PRESS NOTE

Subject:      Bye Elections to the Council of States from Bihar, Odisha and Gujarat-reg.

There are six casual vacancies in the Council of States from Bihar, Gujarat and Odisha occurred due to reasons as mentioned below:

S.No

States

 Name of Member

Cause of vacancy

Term  of office up to

1.       

Bihar

Ravi Shankar Prasad

Elected to 17th Lok Sabha on 23.05.2019

02.04.2024

2.       

Gujarat

Shah Amitbhai Anilchandra

Elected to 17th Lok Sabha on 23.05.2019

18.08.2023

3.       

Smriti Zubin Irani

Elected to 17th Lok Sabha on 24.05.2019

18.08.2023

4.       

Odisha

Achyutananda Samanta

Elected to 17th Lok Sabha on 24.05.2019

03.04.2024

5.       

Pratap Keshari Deb

Elected to Odisha Legislative Assembly. Seat became vacant on 09.06.2019

01.07.2022

6.       

Soumya Ranjan Patnaik

Resignation on 06.06.2019

03.04.2024

                    

Sl.No.

Events

Dates and Days

1.

Issue of Notifications

18th June, 2019 (Tuesday)

2.

Last Date of making nominations

25th June, 2019 (Tuesday)

3.

Scrutiny of nominations

26th June, 2019 (Wednesday)

4.

Last date for withdrawal of candidatures

28th June, 2019 (Friday)

5.

Date of Poll

05th July, 2019 (Friday)

6.

Hours of Poll

9:00 a.m.- 4:00 p.m.

7.

Counting of Votes

05th July, 2019 (Friday) at 5.00 p.m.

8.

Date before which election shall be completed

09th July, 2019 (Tuesday)

The Commission has decided to hold bye-elections to the Council of States from the above mentioned States to fill up the above said vacancies in accordance with the following schedule for each of the vacancies - 

It is further clarified that the vacancies for Bye-elections to all Houses, including the Rajya Sabha, are considered as separate vacancies and separate notifications are issued and separate poll is taken for each of the vacancies although the programme schedule for the bye-elections may be common. This is in conformity with the provisions of Section 147 to 151 of the Representation of the People Act, 1951, and has been the consistent practice of the Commission in such cases. Holding of separate elections has been upheld by the Hon’ble Delhi High Court in Civil W.P. No. 132 of 1994 (A.K. Walia Vs Union of India & Others) and W.P. No. 9357 of 2006 (Satya Pal Malik Vs Election Commission of India) by its decision dated 14.01.1994 & 20.01.2009 respectively.


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