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PRESS NOTE


About This File

No. ECI/PN/05/2021                    

Dated: 15th January 2021

 

PRESS NOTE

Many instances have come to the notice of the Commission wherein Chief Electoral Officers and some other officials working directly in the office of Chief Electoral Officers, e.g., Additional Chief Electoral Officers and Joint Chief Electoral Officers, etc. have been victimised after the elections are over. Ironically, in most such instances the concerned officers had discharged their duties in an impartial manner in order to ensure free, fair, robust and ethical elections. After a comprehensive review of this issue and keeping in view such specific instances, Commission has addressed a communication to all concerned vide its letter No. 154/2020, dated 15-01-2021 interalia stating: -

(i) The state/UT governments shall invariably obtain prior approval of the Commission, if any disciplinary action is initiated against the Chief Electoral Officers and other officers up to Joint Chief Electoral Officer during their tenure and also up to one year from the expiry of last election conducted by them. 

(ii) Commission has also directed that the State/UT government shall not reduce facilities such as vehicle, security and other facilities/amenities provided to the office of the Chief Electoral Officer for proper discharge of his/her duties.

2. Commission is sanguine in the expectation that all concerned shall strictly adhere to this regimen in letter as well as in spirit.

3. Copy of the above instruction is available on the ECI website https://eci.gov.in.


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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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