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General Elections to the House of the People, 2019 and General Elections to the Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim and bye elections to 37 Assembly Constituencies of 12 States to be held simultaneously - Exit Poll

  

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            In exercise of the powers under sub-Section (1) of Section 126A of the R.P. Act, 1951, the Election Commission, having regard to the provisions of sub-Section (2) of the said Section, hereby notifies the period between 7.00 A.M on 11th April, 2019 (Thursday) and 6:30 PM on 19th May, 2019 (Sunday) as the period during which conducting any exit poll and publishing or publicizing by means of the print  or electronic media or dissemination in any other manner whatsoever, the result of any exit poll in connection with the current General Elections to the House of the People, 2019, and the State Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim 2019, and bye-elections from assembly constituencies announced vide Press Notes No. ECI/PN/23/2019 dated 10th March, 2019, ECI/PN/26/2019 dated 13th March, 2019 and ECI/PN/28/2019 dated 14th March, 2019, to be held simultaneously with the general election to Lok Sabha, shall be prohibited.

        It is further clarified that under Section 126(1)(b) of the R.P. 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 hours fixed for conclusion of poll in the respective polling areas in connection with aforesaid General elections and bye-elections.




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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