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Registration of political parties under Section 29A of the Representation of the People Act, 1951 – Political Parties Registration Tracking Management System (PPRTMS) – regarding.

  

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About This File

No. ECI/PN/01/2020   
Dated:  01 January, 2020

 

PRESS NOTE

Subject :  Registration of political parties under Section 29A of the Representation of the People Act, 1951 – Political Parties Registration Tracking Management System (PPRTMS) – regarding.

 

Registration of political parties is governed by the provisions of Section 29A of the Representation of the People Act, 1951. An association seeking registration under the said Section has to submit an application to the Commission within a period of 30 days following the date of its formation, as per the guidelines prescribed by the Commission in exercise of the powers conferred by Article 324 of the Constitution of India and Section 29A of the Representation of the People Act, 1951.

2.         In order to enable applicants to track the status of the application, the Commission has launched a “Political Parties Registration Tracking Management System(PPRTMS)”.  The salient feature in the PPRTMS is that the applicant, who is applying for party registration from 1st January, 2020 will be able to track the progress of his/her application and will get status update through SMS and e-mail.  The status can be tracked through the Commission’s portal at link https://pprtms.eci.gov.in/. The Commission in the month of December, 2019,  has amended the guidelines and issued a Press Note dated 02.12.2019 regarding registration of political party for the information of the general public.  The new guidelines is effective from 1st January, 2020 and is available on the Commission’s website https://eci.gov.in.


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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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