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Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Elector’s Verification Programme in Haryana and Maharashtra - regarding.

  

About This File

By E-Mail/Speed Post

 

ELECTION COMMISSION OF INDIA

NIRVACHAN SADAN, ASHOKA ROAD, NEW DELHI -110001

No.23/2019-ERS (Vol.-IV)

  Dated: 9th November, 2019

To,

         The Chief Electoral Officers of

1.      Haryana, Chandigarh, and

2.      Maharashtra, Mumbai.

 

Subject: -        Special Summary Revision of Photo Electoral Rolls w.r.t. 01.01.2020 as the qualifying date and Elector’s Verification Programme - regarding.

 

Reference:-

    1.  Letter No.23/LET/ECI/FUNC/ERD-ER/2019, dated 25.07.2019

    2.  Letter No.23/2019-ERS (Vol.-III), dated 31.07.2019

    3.  Letter No.23/LET/ECI/FUNC/ERD-ER/2019, dated 02.08.2019

    4.  Letter No.23/2019-ERS (Vol.-III), dated 30.08.2019

    5.  Letter No.23/2019-ERS (Vol.-III), dated 28.09.2019

    6.  Letter No.23/2019-ERS (Vol.-III), dated 12.10.2019

Sir,

I am directed to state that as per existing policy, revision of electoral rolls with reference to 1st January of the coming year as the qualifying date is done in later part of each year in all States/UTs (normally in the last quarter of a year). Since general election to Legislative Assemblies of Haryana and Maharashtrahave recently been concluded, the commission has decided that a Special Summary Revision be undertaken in the States of Haryana and Maharashtra to give opportunity to the left out electors and new electors who are going to be eligible for enrollment with reference to 01.01.2020as the qualifying date. The Commission, taking all aspects into consideration, has directed to undertake Special Summary Revision of Photo Electoral Rolls of intensive nature w.r.t. 01.01.2020 as qualifying date in the States of Haryanaand Maharashtra as per the schedule below:-

 

S.No.

Activity

Period

Pre- Revision activities:-

 

1.

Elector’s Verification Programme (EVP) in a campaign mode with the help of SVEEP and other pre-revision activities including rationalization of polling stations.

 From 11.11.2019 (Monday) to 20.12.2019 (Friday)

Revision Activities:-

2.

Publication of Integrated draft electoral roll

On 30.12.2019 (Monday)

3.

Period for filing claims & objections

30.12.2019 (Monday) to

30.01.2020  (Thursday)

4.

 

 

Special campaign dates

 

 

04.01.2020 (Saturday) &

05.01.2020 (Sunday)

11.01.2020 (Saturday) &

12.01.2020 (Sunday)

5.

Disposal of claims and objections

By 10.02.2020 (Monday)

6.

Checking of health parameters and obtaining Commission’s permission for final publication

By 20.02.2020 (Thursday)

7.

Updating database and printing of supplements

By 26.02.2020 (Wednesday)

8.

Final publication of electoral roll

On 02.03.2020 (Monday)

       

 2.         The Commission has decided that the revision shall be a Special Summary Revision with reference to 01.01.2020 as the qualifying dateand shall be undertaken as per the above schedule, in accordance with provisions contained inManual on Electoral Roll, 2016 along with subsequent relevant instructions.

3.         The CEO shall go through the schedule and if any minor change in the above schedule is required, a request should be made with full justification to the Secretary/Pr.Secretary in charge of the concerned territorial division in the Commission,for the Commission’s approval within seven days from the date of issue of this letter. No change in the schedule approved by the Commission will be permitted, thereafter.




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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