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General Elections to the LAs of Haryana & Maharashtra and bye elections to 51 Assembly Constituencies of 17 States &23-Samastipur (SC) PC in the State of Bihar & 45-Satara PC in the State of Maharashtra to be held simultaneously - Ban on EXIT POLL

  

About This File

Whereas, the schedule for the General Elections to the Legislative Assemblies of Haryana & Maharashtra, bye elections from 51 Assembly Constituencies (as per Annexure-I) of 17 States and bye-elections from  23-Samastipur (SC) Parliamentary Constituency in the State of Bihar & 45-Satara Parliamentary Constituency in the State of Maharashtra, were announced by the Commission vide Press Notes dated  21st September, 2019,  22nd  September, 2019  and dated  24th September, 2019, with poll scheduled to be taken on 21-10-2019 for all the elections; and

2.         And whereas, as per the provisions of  Section 126A of The Representation of the People Act, 1951 (in short R.P. Act, 1951) there shall be restrictions on conduct of any exit poll and publication and dissemination of result of such exit poll during such period, as may be notified by the Election Commission in this regard;

3.         Now, therefore, 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. and 6.30 P.M. on 21-10-2019(Monday),  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 Elections to the State Legislative Assemblies of Haryana & Maharashtra and bye elections from 51 Assembly Constituencies (as per Annexure-I) of 17 States and bye elections from 23-Samastipur (SC) Parliamentary Constituency in the State of Bihar & 45-Satara Parliamentary Constituency in the State of Maharashtra, shall be prohibited.

4.         It is further clarified that under Section 126(1)(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 connection with aforesaid General elections and bye-elections




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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