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Commission's order dated 19.4.2019 to Sh Satpal Satti along with letter to all Chief Electoral Officers

  

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About This File

1. Commission's Order to
Sh. Satpal Satti, 
State President, Bharatiya Janata Party, 
Una, Himachal Pradesh

2. Commission's Letter to all CEOs

ORDER

Whereas, the Commission has announced the schedule for holding the General Election to the House of the People, 2019 vide Press Note no. ECI/PN/23/2019, dated 10/03/2019 and provisions of Model Code of Conduct for political parties and candidates have come into force from that very date; and

Whereas, para 2 of Part I ‘General Conduct’ of “Model Code of Conduct, for the guidance of Political Parties and Candidates” provides:-

 “Criticism of other political parties, when made, shall be confined to their policies and programme, past record and work. Parties and Candidates shall refrain from criticism of all aspects of private life, not connected with the public activities of the leaders or workers of other parties. Criticism of other parties or their workers based on unverified allegations or distortion shall be avoided”; and

Whereas, the Commission, vide its letter no. 437/6/INST/2013-CC&BE, dated 28th November, 2013, advised all the political parties and candidates to refrain from any deeds/actions/otherwise that may be construed as being repugnant to honour and dignity of women; and

Whereas, the Chief Electoral Officer, Himachal Pradesh vide his letter, dated 16th April, 2019 has forwarded a copy of a video clip of the speech delivered by Sh. Satpal Satti, State President of Bharatiya Janata Party, Himachal Pradesh on 13th April 2019, during a public meeting in Ramshaher of Solan District in Himachal Pradesh, wherein he made the following statement:-

आपके परिवार के अन्दर 3 प्राईम मिनिस्टर रहे है। आपको यही पता नहीं लगता की बोलना क्या है। मंच के उपर से नरेन्द्र मोदी जी को चोर बोल रहे है कि चौकीदार चोर है। भाईया तेरी मां की जमानत हुई है, तेरी अपनी जमानत हुई है, तेरी जीजे की जमानत हुई है। पूरे टबर (परिवार) की जमानत हुई है। नरेन्द्र मोदी की न जमानत हुई है, न केस बना है, न किसी ने  सजा दी है। तू कौन होता है जज की तरह चोर बोलने वाला। एक पंजाबी व्यक्ति ने फेस बुक पे लिखा । रणधीर शर्मा ने कि मैं आपको बोल के नहीं, मैं आपको बोल नहीं सकता क्योंकि राहुल जी के बारे में हम भी बोल नहीं सकते क्यांेकि ऐ नेशनल पार्टी के लीड़र है और 3 बार कि एम0पी0 है। मैंने कहा लिखा क्या बोल तो दो। बोला लिखा नहीं। आप थोड़ा जरा फेस-बुक पर पढ़ों देखों हमसे भी ज्यादा गुस्सा लोगो को है। उसने लिखा है मै भारी मन से बोल रहा हूं उसने लिखा है कि अगर देश का चौकीदार चोर है और अगर तू बोलता है तो तू श्$$$$$$$$श् है। उसने इसलिए लिखा फेस बुक के उपर यानि लोगो को गुस्सा आता है कि देश के ईमानदार प्राईम मिनिस्टर को जो कहता है कि मैं आने वाला प्राईम मिनिस्टर हूं । मैं इस देश का प्राईम मिनिस्टर बनना चाहता हूं लेकिन मैं इस देश के प्राईम मिनिस्टर को चोर बोलता हूं मचं से खड़ा होकर।  

Whereas, the said statement of Sh. Satpal Satti has been widely published in the electronic, print media and social media; and

Whereas, an FIR no. 21/2019 dated 16.4.2019 under Section 294 of Indian Penal Code and under Section 125 of Representation of the people Act, 1951 has been lodged against Sh. Satpal Satti, State President Bharatiya Janata Party, Himachal Pradesh for his indecent and repugnant comments against President of Indian National Congress and

Whereas, the Commission has observed that the impugned statement made by Sh. Satpal Satti is not only indecent but also derogatory and totally uncalled for; and

Whereas, the Commission, based on the available evidence and material facts, is convinced that the statement made by Sh. Satpal Satti is in violation of the aforesaid provisions contained in para 2 of Part-1 General Conduct of the Model Code of Conduct and the Commission’s advisory, dated 28th November, 2013; and

Now, therefore, the Commission, without prejudice to any Order/Notice issued or to be issued in the matter relating to MCC violations to Sh. Satpal Satti, State President of BJP, hereby, strongly condemns the impugned statement made by him during election campaign held at Ramshaher of Solan District in Himachal Pradesh and reprimands Sh. Satpal Satti for the above said misconduct. The Commission, under Article 324 of the Constitution of India and all other powers enabling in this behalf, bars Sh. Satpal Satti from holding any public meetings, public processions, public rallies, road shows and interviews, public utterances in media (electronic, print, social media) etc. in connection with ongoing elections for 48 hours from 10 AM on 20th April, 2019 (Saturday).

 




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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