Voter Helpline App (for Android)
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content
  • Search In
    • More options...
    Find results that contain...
    Find results in...
    How to Search

Election Commission of India holds discussions with Legislative Department on Pending Electoral Reforms

  

About This File

 

No. ECI/PN/24/2020                                          

Dated: 18th February, 2020

PRESS NOTE

Election Commission of India holds discussions with Legislative Department on Pending Electoral Reforms

Election Commission of India today held detailed discussions with the Legislative Department of Ministry of Law and Justice on various issues of pending electoral reforms. Chief Election Commissioner Shri Sunil Arora, Election Commissioners Shri Ashok Lavasa, Shri Sushil Chandra and senior officers of ECI met Shri Narayan Raju, Secretary of the Department along with Mrs Rita Vashishth, Addl Secretary and other officers at the meeting. 

While welcoming the Law Secretary and other officers of the Ministry, CEC Shri Sunil Arora thanked the Department for facilitating postal ballot facilities for PwD and electors of above 80 years and electors belonging to essential services by the recent amendment in the Conduct of Election Rules on ECI's recommendation. Shri Arora also mentioned that there are more than 40 different proposals of electoral reforms which are pending since long and Commission is at present discussing some of these proposals. "Commission would like to have such meetings with Legislative Department at regular intervals to pursue all such pending proposals" he said. 

Matters discussed during the meeting interalia included : More than one qualification date in an year for becoming Elector; Aadhar linkage with electoral roll; paid news and false affidavit as electoral offence/corrupt practice;  Print media and social media intermediaries to be covered under Section 126 of the RP Act 1951; Substituting the term 'wife' by 'spouse' in the RP Act 1951 to facilitate electoral registration to the spouse of women service officials in the category of service voter;  amendment in Contribution Form. Secretary Legislative Department,  Shri Raju assured that they are already examining these proposals.


What's New in Version

Released

Hindi version added




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. 

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

×
×
  • Create New...