Voter Helpline App (for Android)
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content

Requirement of publishing details regarding candidates with pending criminal cases in Rajya Sabha and State Legislative Council elections - regarding.


About This File

No. 3/4/2020/SDR/Vol.III 
Dated:  11th  January, 2021

 

To

            The President/General Secretary/Chairperson/Convener,
            of all recognized National and State Political Parties.

 

Sub:    Order dated 13th February, 2020 of Hon’ble Supreme Court in Contempt Petition (C) No. 2192 of 2018 in WP(C) No. 536 of 2011 - Requirement of publishing details regarding candidates with pending criminal cases in Rajya Sabha and State Legislative Council elections- regarding. 

           

Sir/Madam,

            I am directed to draw your attention to the Commission’s letter no. 3/4/2020/SDR/VOL-III, dated 16th September, 2020, issued in pursuance of the Order dated 13th February, 2020 of   Hon’ble Supreme Court in Contempt Petition (C) No. 2192 in WP(C) No. 536 of 2011. As per the Commission’s above directions the details of criminal cases are to be published on the following three occasions during the campaign period so that electors have sufficient time to know about the background of such candidates:

(i)                 Within first 4 days of withdrawal

(ii)               Between next 5th -8th days.

(iii)             From 9th day till the last day of campaign (the second day prior to date of poll).

2.         In this connection, clause (d) of Section 39 of the Representation of the people Act 1951 relating to elections to Council of States and State Legislative Councils, is read as under:-

            (1)        As soon as the notification calling upon the elected members or the members of the legislative assembly of a State or the members of the electoral college of a Union territory to elect a member or members is issued, the Election Commission shall, by notification in the Official Gazette, appoint-

                        (d)        the date or dates on which a poll shall, if necessary, be taken, which or the first of which shall be a date not earlier than the seventh day after the last date for the withdrawal of candidatures; and

3.         In view of the aforesaid provision, date of poll, in case of Rajya Sabha and State Legislative Council elections by Members of Legislative Assembly (MLAs), if required, shall be a date not earlier than the seventh day after the date of withdrawal of candidature. Accordingly, timeline for publishing the details of criminal cases on the three occasions, in case of the aforesaid two elections i.e. Rajya Sabha and State Legislative Council elections by Members of Legislative Assembly (MLAs), shall be as under:

                        (i)         Within first 2 days of withdrawal

                        (ii)        Between next 3rd -4th days; and

                        (iii)       Form 5th day to 6th day i.e. prior to date of poll.

4.         Kindly acknowledge receipt.


What's New in Version Tuesday 02 February 2021 05:51

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 Mobile App 'Voter Helpline' from Play Store and App Store. The  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...