Voter Helpline App (for Android)
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  • MCC Relaxation & Violation Portal


    The usual process for seeking relaxation under Model Code of Conduct has been a manual process. The Ministries / Departments keep on requesting the status of their relaxation requests from the ECI. This creates a disturbance in the processing of the application. 

    While ECI regularly issues notices to MCC violators, there has not been any central database for publications of all such cases.

    One unified portal for Model Code of Conduct Relaxation Request and Violations publication. The Central Government Ministries / State Government Ministries/departments can directly lodge the Model Code of Conduct relaxation requests online and receive their clearance online. 

    Similarly, the Chief Electoral Officer using the MCC Violation Reporting Portal can digitize the cases of the violations and make it online for public viewing. 

    The application was launched on 3rd April 2019 during Parliamentary Elections of 2019.  The MCC portal can be accessed by visiting this portal https://cvigil.eci.gov.in/ 

    Functionality/ Features of the application

    MCC Relaxations:

    Users Actions/Responsibilities
    State Secretaries Case initiator
    Screening Committee
    • Review the Relaxation cases
    • Drop or Recommend to CEO
    CEO
    • A/C setup for State Secretaries/ Department and screening committee (Chief Secretary)
    • Drop, Decide, Escalate to ECI
    ECI Decide, Ask for More Information

    Process Flow

    mcc4.jpg

    MCC Violations

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    The outcome of the application

    In Earlier elections, all relaxations and violation cases were handled manually and it was very time-consuming. This portal was introduced during Lok Sabha election 2019. Since inception states secretaries logged 889 relaxation request and central ministries logged total 131 cases so far.  Portal received a total of 512 cases for MCC violations since inception and are made available online through the portal.

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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. 

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

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