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Registration of political parties under section 29A of the Representation of the People Act, 1951- issue of additional guidelines- regarding.

  

About This File

No. ECI/PN/114/2019                   

Date: 2nd December, 2019

PRESS NOTE

Subject: Registration of political parties under section 29A of the Representation of the People Act, 1951- issue of additional guidelines- regarding.

Registration of political parties is governed by the provisions of section 29A of the Representation of the People Act, 1951. A party seeking registration under the said section with the Commission has to submit an application to the Commission within a period of 30 days following the date of its formation in prescribed format with basic particulars about the party such as name, address, membership details of various units, names of office bearers, etc, as required under sub-section (4) of the said section, and such other particulars that the Commission has specified under sub-section (6) of Section 29A of the Representation of the People Act, 1951, as mentioned in the Guidelines for registration.

The Commission has from time to time prescribed additional particulars to be furnished by applicant parties. The Commission has further reviewed the system and process of registration of political parties, and has now decided to implement “Political Parties Registration Tracking Management System” (PPRTMS) through an online portal, to facilitate tracking of status of application by applicants. The salient feature in the Political Parties Registration Tracking Management System is that the applicant, who is applying for party registration from 1st January, 2020 onwards will be able to track the progress of his / her application and will get status update through SMS and email. The applicant is required to provide contact mobile number and email address of the party / applicant in his application if he/she wishes to track the progress of the application. The new guidelines will be effective from 1st January, 2020.

 

 

 

The new guidelines have been hosted on the Commission’s website https://eci.gov.in. 

 




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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