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General election to the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018 – Ban on Exit Poll.

  

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ECI/PN/76/2018                                                    Date: 9th November, 2018

PRESS NOTE

 Sub:   General election to the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018 – 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 notified the period between 7.00 A.M. on 12.11.2018 and 5.30 P.M. on 07.12.2018 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 Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018.

        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 each of the phase in connection with the aforesaid general elections.

        Notification dated 9th November, 2018 issued in this regards 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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