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Judgment dated 5.7.2013 of Hon'ble Supreme Court in SLP (C) No. 21455 of 2008 and TC No. 112 of 2011 – S. Subramaniam Balaji Vs. Govt. of TN & Others-framing of guidelines for election manifestos- FINAL GUIDELINES – reg.

  

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Judgment dated 5.7.2013 of Hon'ble Supreme Court in SLP (C) No. 21455 of 2008 and TC No. 112 of 2011 – S. Subramaniam Balaji Vs. Govt. of TN & Others-framing of guidelines for election manifestos- FINAL GUIDELINES – reg.
 




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. 

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

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