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Schedule for the General Elections to the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018.

  

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About This File

No. ECI/PN/66/2018                                                                                                                                                                               Dated:   6th October, 2018                        

 

PRESS NOTE

 Subject:           Schedule   for   the   General   Elections   to   the   Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018.

 The terms of the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan & Mizoram are normally due to expire as follows:

 

 

State

From

To

Assembly Seat

Chhattisgarh

06.01.2014

05.01.2019

90

Madhya Pradesh

08.01.2014

07.01.2019

230

Rajasthan

21.01.2014

20.01.2019

200

Mizoram

16.12.2013

15.12.2018

40

 

The Governor of Telangana vide his order dated 06.09.2018 has dissolved the Telangana Legislative Assembly with immediate effect.

By virtue of its powers, duties and functions under Article 324 read with Article 172(1) of the Constitution of India and Section 15 of the Representation of the People Act, 1951, and the Judgement of the Hon’ble Supreme Court in Special Reference No. 1 of 2002, the Commission is required to hold general elections to constitute the new Legislative Assemblies in the States of Chhattisgarh, Madhya Pradesh, Rajasthan & Mizoram before expiry of their present terms and in the State of Telangana, where the State Legislative Assembly has been prematurely dissolved, within a period of six months from the date of premature dissolution of the Assembly i.e. by 05.03.2019.   




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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