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ECI's Statement


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Dated: 25th April 2021 

 

ECI’s Statement

"A section of the media have reported about allegations made by Hon'ble Chairperson AITC and CM West Bengal that instructions have been given by some officers of ECI and Observers to arrest “TMC goons”.  Such statements supposedly attributed to ECI Officers and Observers are  absolutely baseless, false and misleading. No such instructions have been given by any Observer, Chief Electoral Officer or Officer of the Commission to act against workers of any Party (ies). 

It has  also been reported that CM would be taking the matter to the honourable Court (s).

No court case has so far been reported to CEO, WB's office or the Commission where any instance of preventive action against a non-criminal has come to the notice. Misleading narratives apart, leave alone any court case, no specific instance of illegal preventive action against any worker of party has been reported till 25.4.21. 

Conduct of free, fair, intimidation free and violence free election requires close monitoring of all miscreants and history sheeters who have the potential to vitiate the polls. 

Preventive actions under relevant provisions of CrPC, IPC are taken by all law enforcing agencies to ensure they are prevented from creating any mischief. 

 There are standing instructions for law enforcing agencies of all poll going States to ensure compilation of list of miscreants based on criminal history, including involvement in election related crime in the past.  Action is taken and must be taken against such miscreants who have potential of scaring genuine voters in any manner. 

 DEOs, Commissioners of Police, SPs , Observers , Chief Electoral officer of the State (s) going to poll and Commission review and ensure that such lists are compiled timely and acted upon in an impartial manner. Commission or Observers for that matter convey instructions in such matters through Chief Electoral officer."


What's New in Version Thursday 20 May 2021 10:48

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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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