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General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry and Bye Elections to the House of the People and Legislative Assemblies of various states– Ban on Exit Poll.


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No. ECI/PN/37/2021
Dated: 26th March, 2021

PRESS NOTE

Sub: General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry and Bye Elections to the House of the People and Legislative Assemblies of various states– Ban on Exit Poll.

Election Commission of India, in exercise of the powers under sub-section(1) of Section 126A of the Representation of the People Act, 1951 has notified the period between 7:00 A.M on 27th March, 2021 (Saturday) and 7.30 PM on 29th April, 2021 (Thursday), as the period during which conducting any exit poll and publishing or publicizing the result of exit poll by means of the print or electronic media or in any other manner shall be prohibited in the ongoing General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry and Bye Elections to the House of the People and Legislative Assemblies of various states issued vide Commission’s Press Note dated 26th February, 2021 and 16th March, 2021.

Further, under Section 126(1)(b) of the Representation of the People Act, 1951, displaying any election matter including results of any opinion poll or any other poll survey, in any electronic media, would be prohibited during the period of 48 hours ending with the hour fixed for conclusion of poll in the respective polling areas in each phase of the aforesaid General election and bye-elections.

Notification dated 24th March, 2021 issued in this regard is enclosed herewith for the information of all concerned.


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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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