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  • Electors / Voters with disabilities, reduced mobility & reduced functions:

    Electors / Voters having one among the 21 disabilities as mentioned by the Rights of Persons with Disabilities Act 2016 are termed as voters with disabilities. In addition,if a person who has reduced mobility and/ormotor functionand/or physical coordination due to age, temporary ailment, pregnancy and other disease, and needs to be facilitated to get registered and to vote are termed as electors / voters with reduced mobility and physical functions. 

     

    Registration of a voter with disability / reduced mobility/functions

    Every Indian citizen with disability or reduced mobility / functions who has attained the age of 18 years on the qualifying date i.e. first day of January of the year of revision of electoral roll, unless otherwise disqualified of crime or unsound mind as declared by a competent court,is eligible to be registered as a voter in the roll of the part/polling area of theconstituency of which he/she is a resident.

     

    Process & facilitations for personswith disabilities to get registered in electoral roll:

    An eligible person with disability or reduced mobility / physical functions can get enrolled in electoral roll by filling Form 6 inclusive of information about one’s disability online at www.nvsp.in and uploading the necessary documents.

    One can also enrol at voter enrolment centres or the offices of Electoral Registration Officers / Assistant Electoral Registration Officers, which will be accessible for persons with disabilities and reduced mobility / physical functions, by filling Form 6 in two copies which are available free of cost atsuchcentres / offices and annexingcopies of the relevant documents. In case of any assistance / facilitation of communication required in filling the form, the same would be provided at both offices. The forms can also be sent by post to Electoral Registration Officer / Assistant Electoral Registration Officer.

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About ECI

eci-logo.png.2e8f591ce7b8147f8f3148bcd50The 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. 

What's New in this website

eci-logo.png.2e8f591ce7b8147f8f3148bcd50

The Election Commission of India announced the launch of its newly designed website. The completely revamped website features a streamlined and simplified design, improved functionality, and enriched content areas which will help all visitors to make well-informed decisions about their election-related needs and goals. ECI has launched the preview of the new site, and on final migration, Hindi version will be made live. View Rajbhasha Page.

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