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Biennial Elections to the Legislative Councils of Andhra Pradesh and Telangana respectively by the members of Legislative Assembly (MLAs)-Deferment of elections-reg.


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No. ECI/PN/65/2021 
Dated: 13th May 2021

 

PRESS NOTE

Biennial Elections to the Legislative Councils of Andhra Pradesh and Telangana respectively by the members of Legislative Assembly (MLAs)-Deferment of elections-reg.

 The term of office of 03 (Three) members of Andhra Pradesh Legislative Council and 06 (Six) members of Telangana Legislative Council elected by the members of respective Legislative Assemblies (MLAs) are expiring on 31.05.2021 and 03.06.2021 respectively as per the details below:

Class of Constituency

Date of Retirement

No. of Seats

Electors

Andhra Pradesh

By MLAs

31.05.2021

03

Members of Legislative Assembly

Telangana

By MLAs

03.06.2021

06

Members of Legislative Assembly

2. As per the provisions of Section 16 of the Representation of the People Act, 1951, the seats of State Legislative Council which are going to be vacant on expiration of the term of the members, are required to be filled up by holding biennial election before the said expiration of the term.

3.
The Commission has reviewed the matter today and has decided that due to outbreak of the second wave of COVID-19 in the country, it would not be appropriate
to hold biennial election to the Legislative Councils of Andhra Pradesh and Telangana respectively till the pandemic situation significantly improves and conditions become conducive to hold these biennial elections.
 

4. The Commission will take a decision in the matter at appropriate time in the future after taking inputs from the concerned states and assessing the pandemic situation from mandated authorities like NDMA/SDMA.


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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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