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...

Advisory to Political Parties for campaigning during the period of pandemic COVID-19-Reg.


About This File

No. 4/2020/SDR/Vol-I
Dated:- 21stOctober, 2020

 

To,                                                                      

The President/General Secretary of the recognized National/State Political Parties

Subject:- Campaign during the period of pandemic COVID-19 – regarding.       

Sir/Madam,

On 9th October, 2020, Election Commission vide its Advisory (copy enclosed) had sought the cooperation of all political parties to follow instructions related to pandemic COVID-19 at all stages, especially wherever public interface in physical form is involved.  Observance of the preventive measures including wearing mask, use of sanitizer, observance of social distancing is a duty cast upon all the stakeholders in the larger interest of public health.  At para 4 of the aforementioned communication, it was specifically mentioned:

As representatives of public, this onerous responsibility rests with the political parties to ensure that they not only cooperate with the district machineries in following the due norms of public health safety as prescribed, but also instill a sense of discipline for civic behavior in their cadre while doing ground management during campaign times.  It is requested that you may like to issue advisory to all your field representatives to demonstrate utmost vigil and care to abide by all the extant instructions in large interest of public health and avoid any penal action for breaching the provisions.”

Earlier, in its broad guidelines dated 21st August, 2020, the Commission also stated that non-compliance of instructions during the period of public interface will attract actions as per provisions of Sections 51 to 60 of the Disaster Management Act, 2005 besides invocation of the Section 188 of IPC and other legal provisions, as also specified in Order No.40-3/2020-DM-I(A) dated 29th July, 2020 of Ministry of Home Affairs.

Instances of such public meetings have come to notice of the Commission, where large number of crowds have assembled in utter violation of social distancing and the political leaders/campaigners are addressing the gathering without wearing masks in complete disregard of the guidelines/instructions issued by Election Commission.  By doing so, the political parties and candidates are not only flouting the guidelines of the Commission with impunity,but exposing themselves as well as the public attending the rallies/meetings to the danger of infection during the pandemic.

It does not need to be reiterated that during elections political parties/entities are the most important stakeholders in the electoral process and duty bound to observe the norms determined by the Commission for electioneering.

The Commission has taken a serious view of the laxity on the part of political parties and candidates, on the ground, in terms of maintaining crowd discipline, and hereby reiterates and further advises them to demonstrate utmost vigil and care during electioneering.  CEOs and the District Machinery would be expected by the Commission to invoke appropriate and relevant penal provisions against the candidates concerned as well as the organizers responsible for such violations.  Separate instructions for strict compliance of guidelines are being issued to Chief Electoral Officers and State Governments of poll going states.

The Commission seeks fullest cooperation from you so that our district election machinery ensures that all the preventive measures are adhering to by all the participants including organizers.


What's New in Version Friday 13 November 2020 06:56

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...