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MODEL CODE OF CONDUCT - NOTICE TO SHRI K CHANDRASHEKHAR RAO, STAR CAMPAIGNER, TELANGANA RASHTRA SAMITHI, TELANGANA

  

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No.437 /TEL-HP /2019        Dated: 9th  April,2019

NOTICE

Whereas, the General Election to the House of People, 2019 has been announced by the Election Commission of India on 10th March, 2019, vide its press release no. ECI/PN/23/2019, dated 10th March, 2019 and the provisions of Model Code of Conduct have come into force from that date as made clear in para- 32 of the said press release; and

Whereas, the Commission has called upon all the political parties, candidates and the Union/State Govts. and UT Administrators to strictly adhere to the Model Code of Conduct vide para-32 of the said press release; and

Whereas, sub- para (1) of para 1 of the Model Code of Conduct, provides, inter alia, that no party or candidate shall indulge in any activity which may aggravate existing differences or create mutual hatred or case tension between different castes and communities, religious or linguistic; and sub- para (3) of para 1, inter alia, prohibits appeal to communal feelings for securing votes; and

Whereas, the Commission has received a complaint from Sh. M Rama Raju, State President, Viswa Hindu Parishad wherein the complainant has stated that you have tried to secure votes by passing derogatory remarks "EE HINDU GAALU......BONDU GAALU......DIKKUMALINA.......DARIDRAPU GAALU" and DESHAM LO AGGI PETALE, GATTAR LEVALE" against Hindus while addressing an election rally at Karimnagar on 17.03.2019; and

Whereas, the Commission has obtained English version of the speech delivered on 17.03.2019 and factual report from the Chief Electoral Officer, Telangana and the Commission has examined the English version of the speech; and Whereas, the Commission, is prima facie, of the opinion that by making the aforesaid statement which has the potential of disturbing harmony and aggravating the existing differences between social and religious communities, and appealing to communal feelings, you have violated the above said provisions of the Model Code of Conduct.

Now, therefore, the Commission gives you an opportunity to submit explanation, if any in this regard on or before 5 P.M. of 12th April, 2019, failing which the Election Commission shall take a decision without any further reference to you.




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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