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Preparation of electoral rolls for conduct of poll – Integration, carrying out corrections and printing –regarding.

  

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No.23/LET/ECI/FUNC/ERD-ER/2019     Dated:  14 February, 2019

To

        The Chief Electoral Officers of

        All States and Union Territories,       

Subject:  Preparation of electoral rolls for conduct of poll – Integration, carrying out corrections and printing –regarding.

Reference:-

    1. Letter No 23/1/2013-ERS dated 11.12.2013

    2.  Letter No 23/1/2013-ERS dated 23.09.2015

    3.  LetterNo23/LET/ECI/FUNC/ERD-ER/2018 dated 07.09. 2018

    4. LetterNo 23/LET/ECI/FUNC/ERD/ER/2018-II dated 25.09.2018.

Madam/Sir,

            I am directed to state that the final publication of electoral roll revised with reference to 01.01.2019 as qualifying date has already been done in all states/UTs (except Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, where the final publication is due on 22.02.2019) and currently, the period of continuous updation is going on. As already instructed, all the forms received from eligible applicants, after the last date of filing claims and objections and kept pending during revision period, shall be taken up for disposal by the EROs concerned.

2.         In this connection, I am to reiterate the Commission’s directions on additions / deletions/ modifications, integration, printing and sharing of electoral rolls at the time of elections as contained in letters dated 11.12.2013 and 23.09.2015, mentioned above.

3(a)     After final publication of rolls, no suo-moto deletion shall be done in an election year.Deletion can be done only on the basis of Form 7 or on the basis of a request of deletion made by the concerned elector in declaration part of Form 6. If any deletion has to be made in the electoral rolls after the final publication of rolls, i.e. during the period of continuous updation, the ERO shall consult the DEO before making any such deletion. The DEO shall monitor all additions, deletions and corrections from the date of final publication of electoral rolls onwards. In case deletions required in any Assembly Constituency are more than 0.1% of the number of electors in the said constituency in the finally published rolls, the DEO shall take the approval of the CEO before allowing such deletions by the ERO.

b)         After the announcement of elections, no deletion or correction of entries in the electoral rolls shall be done by the ERO either suomoto or on the basis of forms received.Forms 7, 8, 8A received till the date of announcement of election will be taken....

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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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