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PRESS NOTE


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No. ECI/PN/33/2021                                                    

Dated: 20th March 2021

 

PRESS NOTE

Election Commission in exercise of its plenary powers under Article 324 of the Constitution issued an Order today i.e. 20.03.2021 related to Municipal Corporations whose term have ended and are being run by erstwhile Chairperson(s)/Mayor(s) who are politically affiliated people and have been appointed on completion of their respective elected term by the Government of West Bengal as Administrator(s)/Head of Board of Administrators. It has been directed, inter alia, by the Commission that in order to avoid a situation where critical functions of urban local bodies are actually discharged and thereby affecting level playing field during the operation of Model Code of Conduct or has potential of and/or may give rise to a legitimate apprehension in the mind of the voters about the fairness and impartiality of the election process:

1. To temporarily restrain such political appointees, who are holding the office of Administrators/ Head of Board of Administrators in the Municipal Corporations of West Bengal on appointment basis after the end of their elected term, from participating in/exercising the functions of the Board during the period the Model Code of Conduct is in force.

2. That a committee headed by Chief Secretary, West Bengal, and Principal Secretary Urban Development, and Principal Secretary Personnel as members shall appoint the government officials, keeping in view ECI’s instructions dated 18.12.2020 to discharge the functions of the Administrators/ Head of Board of Administrator, as the case may be, during the period of Model Code of Conduct.

3. That it is expected of Chief Secretary to ensure a level playing field in all other Municipal Bodies in the State of West Bengal by rigorous reviews of their decisions which can disturb the level playing field.

4. To send compliance of the order by 10:00 hours on 22.03.2021.  

 Detailed order is also available at https://eci.gov.in/


What's New in Version Saturday 27 March 2021 05:12

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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. 

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