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

ECI sets up Committee to examine details of Gujarat HC judgement concerning Dholka AC Direction had already been conveyed to State Government to initiate disciplinary action against the then Returning Officer.


About This File

No. ECI/PN/36/2020                                                 

Dated: 12th May, 2020

PRESS NOTE

ECI sets up Committee to examine details of Gujarat HC judgement concerning Dholka AC

Direction had already been conveyed to State Government to initiate disciplinary action against the then Returning Officer.

 

Consequent upon the judgement of Hon’ble High Court in the Election Petition concerning Dholka AC in Gujarat today, Chief Election Commissioner, Shri Sunil Arora  has, after discussion with Secretary General, ECI, on telephone, directed  that a three member committee of officers will examine the details of the judgement and present the same before the Commission at the earliest.

The Committee shall be headed by Shri Umesh  Sinha, Secretary General, ECI, and consist of two officers, Shri Chandra Bhushan Kumar, Deputy Election Commissioner and Shri Vijay Pandey, Director, Law,  as members. 

In this matter, on behest of the Commission, a direction had already been conveyed to the State Government of Gujarat to initiate disciplinary action against the then Returning Officer Mr Dhaval Jani, Deputy Collector. The proceedings are underway.

Mr Jani was also removed from election duties during the Lok Sabha elections in view of the interim order of the Hon’ble High Court in the matter.


What's New in Version Wednesday 26 August 2020 10:33

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...