Voter Helpline App
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content

Use the Advance Search of Election Commission of India website

Showing results for 'Postal Ballot Form and Guidelines'.

  • Search By Tags

    Type tags separated by commas.
  • Search By Author

Content Type


Product Groups

There are no results to display.

Categories

  • Current Issues
  • Important Instructions
  • Tender
  • Press Releases
    • Press Releases 2020
    • Press Releases 2019
    • Press Releases 2018
    • Press Releases 2017
    • Press Releases 2016
    • Press Releases 2015
    • Press Releases 2014
    • Press Releases 2013
    • Press Releases 2012
    • Press Releases 2011
    • Press Releases 2010
    • Press Releases 2009
    • Press Releases 2008
    • Press Releases 2007
    • Press Releases 2006
    • Press Releases 2005
    • Press Releases 2004
    • Press Releases 2003
    • Press Releases 2002
    • Press Releases 2001
    • Press Releases 2000
    • Press Releases 1999
    • Press Releases 1998
  • Handbooks, Manuals, Model Check List
    • Handbooks
    • Manuals
    • Model Check List
    • Landmark Judgments
    • Archives
  • Compendium of Instructions
    • Compendium of Instructions (Archive)
  • Judicial Reference
    • Disqualification on the ground of -
    • List of disqualified Persons
    • Orders & Notices - Model Code of Conduct
    • Orders & Notices - Miscellaneous
  • EVM
    • EVM - Audio files
  • Candidate
    • Candidate Affidavits
    • Candidate Election Expenditure
    • Candidate Nomination and other Forms
  • Political Parties
    • Political Parties Registration
    • List of Political Parties
    • Election Symbol
    • Constitution of Political Parties
    • Organizational Election
    • Recognition/De-recognition of Parties
    • Dispute, Merger etc
    • Misc, Orders, Notices, etc
    • Transparency Guidelines
    • Current Instructions
    • Contribution Reports
    • Electoral Trust
    • Expenditure Reports
    • Annual Audit Report
  • General Elections
  • Assembly Elections
  • Bye Elections
  • Bye-Election Results
  • Presidential Election
  • Statistical Report
  • Library & Publication
  • My Vote Matters
  • Cyber Security Newsletter
  • Training Materials
  • Electoral Roll
  • Delimitation
  • Delimitation Website
  • International Cooperation
  • Best Sharing Portal
  • Election Manifestos
  • Rajbhasha
  • Communication
  • Cyber Security Awareness
  • Proposed Election Reforms
  • Observer Instructions
  • Other Resources
  • Archive

Categories

  • Elections
    • Election to the Council of States
    • Presidential Election
    • FAQs for ROs/DEOs
    • Election Machinery
    • Parliament
    • Delimitation of Constituencies
    • Contesting for Elections
    • Counting & Declaration of Result
  • Voter / Electors
    • Resident Electors
    • Overseas Electors
    • Service Voter
  • EVM
    • General Q/A
    • Security Features
  • Registration of Political Parties
  • Model Code of Conduct

Categories

  • EVM Awareness Films
  • EVM Training Films

Categories

  • Voter Helpline App
  • cVIGIL
  • Candidate Suvidha App
  • PwD App
  • Voter Turnout app
  • Booth App

Categories

  • Web Applications
  • Mobile Applications

Find results in...

Find results that contain...


Date Created

  • Start

    End


Last Updated

  • Start

    End


Filter by number of...

Found 11 results

  1. 285 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR/Vol.I dated 27th February, 2021 notifying the category of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 120 appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  2. 400 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvanathapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/20211SDRlVol.I dated 27th February, 2021 notifying the category of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 12D appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  3. 120 downloads

    No. 52/20211SDRIVOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR l VoI.I dated 27th February, 2021 notifying the category of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 12D appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  4. 223 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR/Vol.I dated 27th February, 2021 notifying the category of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 12D appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  5. 80 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR/Vol.I dated 27th February, 2021 notifying the category of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 120 appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  6. 1,335 downloads

    No. 52/2020/SDR/VOL.I Dated: 3rd October, 2020 To, Chief Electoral Officers of All the States/UTs. Subject: Postal Ballot facility for Sr. Citizen (above 80 years) and PwD electors – regarding. Reference: ECI's letter No. 52/2020/SDR/Vol.I/278 dated 17/09/2020 Sir/Madam, During the visit of Bihar for review of electoral preparedness from 29 September 2020 to 1 October 2020, after receiving feedback from Civil Societies and Media on the above cited subject, Commission directed to issue instructions as follows: 1. BLO will visit to the houses of the concerned electors, as provided by the RO, in the Polling Station area and deliver 12-D form to the concerned electors.If an elector is not available, he/she will share his/her contact details and revisit to collect it within five days of the notification. 2. The elector may or may not opt for POSTAL BALLOT in the acknowledgement attached with the form 12-D. 3. If he/she opts for POSTAL BALLOT, then the BLO will collect the filled-in form 12-D from the house of the elector within five days of the notification and deposit it with the RO forthwith. 4. BLO shall deposit all the acknowledgement forms with the RO along with all form 12-D. 5. Sector Officer shall supervise it under the overall supervision of RO. 6. As prescribed in ECI's guidelines No. 52/2020/SDR/Vol I/278 dated 17.09.2020, RO shall deploy polling team(s), who shall deliver and collect the postal ballot on pre-informed date(s) and thereafter deposit it with the RO. Accordingly, Chief Electoral Officer, Bihar vide letter No.B1-3-82/2020-3780 dated 2 October 2020 has issued instructions for the delivery and collection of Form 12-D, by the Booth Level Officers, from the electors in the categories of senior citizen (above 80 years) and PwD, who may opt for postal ballot in Bihar. A copy is attached herewith for reference. Commission has directed that henceforth in all elections/bye-elections including the bye-elections, already announced by Commission on 29/09/2020, these instructions shall be followed to facilitate all activities concerning postal ballot option at the door step of the electors throughout India. Accordingly, you are requested to take all necessary measures for compliance.
  7. 657 downloads

    No. 52/2020/SDR/VOL.I Dated: 28th September, 2020 To, The Chief Electoral Officer of Assam, Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Nagaland, Tamil Nadu, Uttar Pradesh, West Bengal, Odisha, Manipur, and Telangana Subject: The Election Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding. Sir, In continuation of the Election Commission’s letter of even no. dated 17th September, 2020 on the subject cited, I am directed to state that under para 2.3 of the guidelines annexed thereto, it is mentioned that for availing the facility of postal ballot by absentee voters under category of “COVID-19” suspect or affected person, a certificate in this respect issued by the Competent Health Authority, as may be notified by the State Govt/UT Administration, has to be submitted with Form 12D, addressed to the Assistant Returning Officer of the concerned Parliamentary/ Assembly Constituency. 2. Accordingly, a performa of certificate to be issued by Competent Health Authority to COVID-19 suspect/ affected person has been devised and is enclosed herewith. This may be circulated to all the concerned election officials, immediately. 3. An absentee voter in COVID-19 suspect/affected category, desirous to avail facility of postal ballot paper, shall apply in Form 12D and submit the same together with the certificate in this enclosed performa, duly issued by the Competent Health Authority. 4. As the application for postal ballot facility should reach to the RO within 5 days following the date of notification of the election concerned, the Competent Health Authority shall be notified by the State Govt/UT Administration, immediately. 5. The Commission’s above instruction shall be brought to notice of all concerned, for their compliance.
  8. 921 downloads

    No. ECI/PN/101/2019 Dated: 28th October, 2019 PRESS NOTE Subject: Postal ballot facilities for Absentee voters of essential services, Senior citizens of more than 80 years and marked PwD electors Election Commission has been laying special emphasis to ensure that the electors who are also Persons with Disabilities (PwD) and senior citizens are facilitated in every way to ensure their wider participation in the electoral process. One of the standing items in the agenda for review by the Commission of the preparations of various States and UTs for the electoral process is facilitation of these categories besides other similarly placed categories. There are two aspects of this issue viz., the creation of requisite infrastructure and suitable legal framework to facilitate the process. On the legal side, after studying the needs of those citizens, who are unable to come to the polling stations due to the degree of their disability as well as those who are left out their due to engagements in various capacities in the discharge of essential services e.g., railways, state transports and aviation etc., the Commission made a recommendation to the Union Government (Ministry of Law and Justice) on 2nd September, 2019 and on 22 October 2019, the Central Government amended the Rules accordingly. Salient features of these amendments are as follows: A concept of ‘absentee voter’ has been introduced and defined for the elections; ‘absentee voter’ means a person belonging to such class of persons as may be notified, under clause (c) of section 60 of the Act, and who is employed in essential services as mentioned in the said notification, and includes an elector belonging to the class of senior citizen or persons with disability [rule 27 A (aa)]; ‘person with disability’ means a person flagged as person with disability in the data base for the electoral roll; ‘senior citizen’ for the purpose of this Part means an elector belonging to the class of absentee voters and is above 80 years of age; In case of an absentee voter, the application shall be made in Form 12D, and shall contain such particulars as specified therein, and shall be duly verified by the Nodal Officer for the absentee voter, other than senior citizen or persons with disability, which shall reach the Returning Officer within five days following the date of notification of election; in the case of absentee voter, postal ballot paper shall be returned to the centre provided for recording of vote under sub-rule(3) of rule 27F, subject to any direction that may be issued by the Election Commission in this behalf. These two categories of voters- senior citizen of more than 80 years of age and PwD electors marked in the electoral roll –will have now choice of voting either as absentee voter or as a regular voter on the poll day. If any of the electors belonging to these categories intends to vote early, then as per the amended Rule 27 C of the Conduct of Election Rules, 1961, he/she shall make an application in a new Form 12 D, which shall reach the Returning Officer within 5 days following the date of notification of election. After the receipt of such application, the elector will be issued a postal ballot paper, which shall be deposited in the specified centre after recording of vote. After the receipt of the notification, the Election Commission has started working on detailed guidelines and SoPs to facilitate the process of postal ballot paper for these identified categories of voters immediately. These guidelines will include the identification of such voters, the manner of outreach, the methods of collection as well as voting in the specified centres in each constituency. The Commission is also taking a number of steps including personal contact under its SVEEP initiatives to make the electors aware of this new facility so that such electors can exercise their voting right in the manner they intend to do. The Election Commission is committed to ensure the ease of voting to all such categories of electors. With this new initiative, the Commission is sure that the senior citizens of more than 80 years of age and the PwD electors will have the choice of exercising their right to franchise from their homes. However, such voters have both the choices available either voting through postal ballot by following due procedure or going to the polling station on polling day for voting to exercise their electoral rights in the largest democracy in the world.
  9. 565 downloads

    Commission’s State Review of J&K for Poll Preparedness Dated 4th and 5th March 2019 Press note Jammu 5th March 2019 Chief Election Commissioner Shri Sunil Arora accompanied by Election Commissioners Shri Ashok Lavasa and Sh Sushil Chandra alongwith the team of officers from Election Commission of India, conducted a two day review of Poll Preparedness of the State of Jammu and Kashmir on 4th and 5th March 2019. During the visit, the Commission met with representatives of various political parties and noted their issues and concerns. The Commission took note of their concerns for holding free, fair and ethical elections. The Commission reviewed the work of District Election Officers, SPs/Commissioner of Police, Divisional Commissioners and IGs and discussed election preparedness with Chief Secretary, DGP and other Nodal Officials of the State. The Commission also met with Nodal officers of Income Tax, Excise, Narcotics Control, Customs, Banks, Postal Department, Railways, Airports and with State Level Bankers Committee convener to review in detail the strategy to curb misuse of money/liquor & freebies distribution during the election. Highlights of the issues discussed during the meeting and instructions of the Commission include issues regarding Electoral Roll; Polling Arrangements; Security arrangements required for conducting Elections in the State as also Expenditure monitoring concerns among other issues detailed below. Specifically, the Political Party Representatives mentioned on Electoral Roll issues, that copies of the Roll have not been received by their Central offices. They also requested for copies in English apart from Hindi and Urdu. Some instances of duplicate voters were pointed out. Some parties voiced concern for Migrant Voters finding the M Form procedure not very convenient. They desired that special Polling Stations be set up for such migrant voters rather than them needing to make separate trips for filling the form. Delays in printed Electors Photo Identity Cards were mentioned. Regarding Polling arrangements, Some Representatives pointed out that Polling Stations are shifted at very late stages citing security concerns and causing confusion about the location. At times with such relocation, Polling Booths get set up far from their residences and travel to the distant PS makes them vulnerable on commute enroute. The representatives desired that Polling stations be set up closer to areas where large number of voters reside. On the issue of Need for Elections, almost all Political Parties voiced the need to have both – Parliamentary and Assembly Elections conducted at the earliest in the State saying that recent turnout in the Panchayat and ULB elections, suggests that general population in the State wishes to have their democratically elected government in place. They said the party representatives and public at large have full faith in ECI that they would fulfill their constitutional mandate to conduct free and fair elections in the State. With respect to Security Arrangements, Representatives from all Political Parties emphasized that due security arrangements be made to provide adequate security to voters and candidates so as to instill confidence in them for conducive environment for forthcoming elections. Some political party members desired that adequate security should be continued for ex-Ministers and candidates even after actual election process is over. Among other Miscellaneous issues, the Parties cited instances of transfer of some officers in violation of ECI norm was brought to the notice of the Commission. They requested that officials who can adversely influence conduct of free and fair elections, should not be allowed to continue in their posts. They also said given the snowbound conditions in the State, polling dates be considered after month of May. Commission's assurance and instructions The Commission is committed to deliver free, fair, peaceful, transparent, ethical and inclusive elections. The Commission attaches prime importance to ensuring conducive environment for conducting elections in the State keeping in view the specific concerns of the State. Effective mechanism is being fine tuned for smooth conduct of the electoral process. The Commission has directed the State level and District Level Election Machinery to meticulously coordinate all logistics arrangements for smooth conduct of elections and make comprehensive action plans so as to instill absolute confidence in all stakeholders. Officers have been asked to ensure Effective monitoring and vigilance. The Commission solicits proactive support of all political parties, media organisations, civil society, youth and community organisations and all voters of the State to join hands with the Commission and wholeheartedly participate in poll process. Election Commission attaches utmost priority to ensure purity of Electoral Rolls. All DEOs have tried their best to enroll all eligible voters. While Final publication of Electoral Rolls has been done on 7th February, 2019 and copies of the same have been distributed at district level, copies as desired will also be made available to all Political Parties in Hard as well soft form. The Electoral Rolls without photographs have also been hosted on the CEO’s official website. Efforts are still on to include those who have been left out. Special camps are being organised by DEOs. Special camps have already been organized by CEO on 23rd & 24th February 2019 and more camps are being organized in the month of March. The Commission’s motto is ‘No Voter To Be Left Behind’ and our officers will make all efforts to register all eligible voters. As mere possession of Electoral Photo Identity Card is not sufficient – a #GOVERIFY campaign has been started so that voters can proactively confirm their own name in the Electoral Roll. Recently it also has been clarified that Electors Photo Identity Card or one of the eleven specified photo identity documents will be essential for casting vote and the Photo Voter Slips issued will not be valid as stand-alone identification document for voting. As regards the specific concern pointed out for M Forms for Migrant Voters, it was explained to the Party representatives also that to facilitate registration,voting and other issues/grievances, at present there are three AERO-Migrants (Assistant Electoral Registration Officers) who also perform duties of AROs as well as BLOs (Booth Level Officers) appointed specially to register the Kashmiri migrants. Special camps were conducted at the migrant camps during SSR 2019 which resulted in addition of 4988 Kashmiri migrant voters during last one year. Two more Special Camps are being organised on 6th and 7th March, 2019 for migrant voters in all 26 special polling stations. Similarly to facilitate Voting, Three Assistant Returning Officers (Migrants) are appointed ,one each for Jammu, Udhampur and Delhi. 26 Special Polling Stations are setup for voting by migrants at Jammu, Udhampur and Delhi. Dedicated EPIC printing facility has been provided in the office of Relief Commissioner J&K. Due publicity for these special arrangements shall be scaled up for benefit of all concerned. Regarding Security Concerns, the Commission is indeed mindful of the specific challenging law and order situation in the State of J&K and especially in certain Assembly segments given their location and concerns. Commission will look into due security arrangements while deciding on the timing and phasing of the elections. Commission does as a matter of practice keep in mind local festivals, geographical conditions and related needs while deciding the schedule of election dates. The Commission would also keep in view the sentiments voiced by the representatives with respect to need for restoring democratically elected government in the State. The Commission is aware that Elections have been conducted in the past under trying circumstances in the State. J&K elections do attract global and national attention more than any other State. For the first time in the forthcoming general elections, VVPATs will also be used at all Polling Booths along with the EVM machines. Thus the officers need to ensure due awareness to all stakeholders about proper usage of the machines. The officers were also asked to strictly adhere to the laid down procedures and Standard Operating Procedures about use, storage and Transportation of the machines in all the constituencies. The Chief Electoral Officer has been directed that VVPAT awareness campaign be continued upto the booth and hamlet level. Commission has directed effective use of single window system, facilitation through IT applications. Commission has also facilitated empowerment of Voters to report violations of Model Code of Conduct and abuse of money power by activating the cVigil App. The cVigil app will be activated in the State once the election dates are notified. Through this App, any citizen will be able to file complaints regarding MCC violations. The complaints thus received will be settled within the stipulated time frame. This app has been successfully operated in the recent legislative assembly elections held last year in other States. Samadhan, Suvidha, cVigil Apps have time-stamping facility to ensure transparency. SAMADHAN App helps to resolve complaints filed online and Parties or citizens need not depend on officials accepting/not accepting written complaints. The new SUVIDHA App is an integrated application – single window service on first come first serve basis to streamline candidate nomination, permissions, counting and results display. In addition Voter Helpline Mobile App, PwD App, Observers App will be used in forthcoming elections. For Voter Facilitation, Commission has instructed the State Election Officers to popularize the 1950 Help Line/NVSP portal for facilitating the Voters. The facilities of name search, name transfer, deletion, or modification can be done through "nvsp.in". Information can also be obtained by dialing the number 1950. The Voter Helpline Mobile app provides convenience to all Citizens of finding names in the electoral roll, submitting online forms, checking the status of the application, filing complaints and receiving the reply on their mobile app. All forms, results, candidate affidavit, press notes, Voter awareness and important instructions are available through the mobile app. By using the PwD App, Persons with Disabilities (PwDs) can request for new registration, change in address, change in particulars and mark themselves as PwD through the use of the mobile application. By simply entering their contact details, the Booth Level Officer is assigned to provide doorstep facility. PwDs can also request for a wheelchair during polling. For Expenditure Monitoring, the officers have been asked to identify expenditure sensitive constituencies. General, Expenditure and police observers will be deployed after the announcement of Election by the Commission in the state to monitor all the activities and advise the local administration in order to ensure that there is no illegal inducement of voters by distribution of liquor and freebies. The contact numbers of all of these observers will be made available to public. All DEOs will constitute the Election Expenditure Monitoring Teams as per ECI Instructions. Flying Squads and Static Surveillance Teams will be constituted to check distribution of cash, liquor, drugs and freebies in sensitive pockets and border areas. Transaction of money through banking channels will be monitored and fool-proof arrangements would be made to monitor suspicious banking transactions. The Media Certification and Monitoring Committees set up will look out for instances of Paid News also. Commission has directed that at least one all women managed polling station be set up wherever possible. The Commission has revamped the Electronically Transferred Postal Ballot System to facilitate Service Voters whereby their ballot is electronically transmitted one way saving time and on return the Service voters can send their vote by speed post After Special summary revision 2019 following status of electoral roll has emerged: Total No. of Electors: 78,50,671 Male Electors: 40,37,993 Female Electors: 37,39,951 Service Voters: 72,727 18-19 Age group: 1,82,182 EP Ratio: 0.58% Gender Ratio: 926 PER %: 98.61 EPIC%: 92.93 Total PwD Electors flaged on ERO Net: 29,305 Total marked Electors: 916 Net increase of electors: 3.16% over Draft Roll After SSR 2019 the total number of Polling Stations in the state is 11,316. The commission emphasized to ensure 100% AMF in all of them.The State Government has been directed to provide the AMF facilities for all the voters, specially to facilitate the PwD voters on all the polling station at the earliest. Commission has directed to organize a participative, inclusive and people-friendly Systematic Voters Education and Electoral Participation (SVEEP) campaign through all modes of communication for ensuring ethical and informed voting. Commission is aware of the increasing concern about emerging role of social media in spread of information. The Commission has issued orders for partial modification in earlier guidelines that the Media Certification & Monitoring Committees at District and State level will need to be reconstituted with the inclusion of an Intermediary expert (intermediary as defined in section 2(w) of IT Act, 2000)/social media expert. For the purpose of the certification of advertisements as per the Supreme Court order dated 13.04.2004, Returning Officer of the parliamentary constituency/District Election Officer, an ARO (not below SDM) and an Intermediary Expert/Social Media Expert shall be the members of the MCMC. The Commission considers media as its invaluable ally for election management and for implementation of election related laws, instructions and for monitoring the orders. The Commission has directed that regular press briefings must be held by the CEO and the DEOs and all crucial information be passed on to all the stakeholders through the media.
  10. 114,117 downloads

    Handbook for Presiding Officers Table of Content PRELIMINARY INTRODUCTION BRIEF INTRODUCTION TO EVM AND VVPAT LEGAL PROVISIONS BROAD OUTLINES OF DUTIES FORMATION OF POLLING PARTY AND TRAININGS POLLING PARTY POLLING TRAININGS APPLICATION FOR POSTAL BALLOT PAPER COLLECTIONS OF VOTING MACHINE AND POLLING MATERIALS POLLING MATERIALS CHECKING OF EVM AND VVPAT CHECKING OF POLLING MATERIALS PHOTO ELECTORAL ROLLS PHOTO ELECTORAL ROLLS INTRODUCTION TO EVM AND VVPAT INTRODUCTION TO EVM M2 EVM DISPLAYS M3 EVM DISPLAYS INTRODUCTION TO VVPAT SET UP OF POLLING STATIONS ARRIVAL AT THE POLLING STATION ABSENCE OF POLLING OFFICER SET UP OF POLLING STATION FOR SINGLE ELECTION SET UP OF POLLING STATIONS FOR SIMULTANEOUS ELECTION OTHER PRECAUTIONS DISPLAY OF NOTICE VOTING PROCEDURE FOR SIMULTANEOUS ELECTIONS HELP DESK SECTOR OFFICERS SECURITY ARRANGEMENTS AT POLLING STATIONS ASSIGNMENTS OF DUTIES TO POLLING OFFICERS DUTIES OF POLLING OFFICERS AT SINGLE ELECTION First Polling Officer Second Polling Officer Third Polling Officer Fourth Polling Officer (In charge of VSDU if M2 VVPAT is used) DUTIES OF POLLING OFFICERS AT SIMULTANEOUS ELECTION First Polling Officer Second Polling Officer Third Polling Officer Fourth Polling Officer Fifth Polling Officer IMPORTANT DUTIES OF 4TH AND 5TH POLLING OFFICERS Presiding Officer’S DUTies IN BRIEF CLOSING THE POLL MICRO-OBSERVER VOTER ASSISTANCE BOOTH DIGITAL CAMERA PERSON REGULATION OF ENTRY INTO AND SEATING ARRANGEMENTS IN THE POLLING STATION PERSONS ENTITLED TO ENTER THE POLLING STATIONS CPF PERSONNEL PRODUCTION OF APPOINTMENT LETTERS BY POLLING AGENTS ATTENDANCE OF POLLING AGENTS PASSES FOR POLLING AGENTS SEATING ARRANGEMENT FOR POLLING AGENTS IN THE POLLING STATION SMOKING PROHIBITED INSIDE POLLING STATION FACILITIES TO PRESS REPRESENTATIVES , PHOTOGRAPHERS AND VIDEOGRAPHER AT THE POLLING STATION FACILITIES FOR OBSERVERS APPOINTED BY THE COMMISSION ADDITIONAL INFORMATION REPORT ON 16 POINTS TO BE SUBMITTED TO THE CONSTITUENCY OBSERVER/RETURNING OFFICER WEARING OF BADGES ETC INSIDE THE POLLING STATION SETTING UP OF EVM AND VVPAT BEFORE COMMENCEMENT OF POLL PRELIMINARIES BEFORE POLL PREPARATION ON THE BALLOTING UNIT INTERLINKING OF BALLOTING UNIT AND VVPAT PREPARATION OF VVPAT PREPARATION OF CONTROL UNIT CHECKING OF CONTROL UNIT PREPARATION OF CONTROL UNIT CONNECTING BU, CU AND VVPAT SWITCHING ON CONTROL UNIT CLOSING THE REAR COMPARTMENT OF CONTROL UNIT CONDUCTING MOCK POLL DEMONSTRATION OF ‘CLEARING’ OF EVM AND VVPAT MOCK POLL MOCK POLL IN CASE OF REPLACEMENT OF EVM MOCK POLL IN CASE OF REPLACEMENT OF VVPAT RECORDING POLL START AND POLL END DATE AND TIME FIXING OF GREEN PAPER SEAL IN THE CONTROL UNIT FIXING GREEN PAPER SEAL SIGNATURE OF PRESIDING OFFICER AND POLLING OFFICER ON PAPER SEAL ACCOUNT OF PAPER SEALS CLOSING AND SEALING OF CU AND VVPAT SPECIAL ADDRESS TAG CLOSING AND SEALING OF OUTER COVER OF RESULT SECTION OF CONTROL UNIT STRIP SEAL METHOD OF SEALING EVM WITH STRIP SEAL PRECAUTION WHILE SEALING WITH STRIP SEAL SEALING OF DROP BOX OF VVPAT WITH THREAD USING ADDRESS TAG BEFORE ACTUAL POLL EVM AND VVPAT READY FOR ACTUAL POLL COMMENCEMENT OF THE POLL COMMENCEMENT OF THE POLL WARNING ABOUT SECRECY OF VOTING PRECAUTION FOR INDELIBLE INK MARKED COPY OF THE ELECTORAL ROLL REGULATION OF ENTRY OF VOTERS TO POLLING STATION PERSONS TO BE ADMITTED INSIDE THE POLLING STATION SAFEGUARDS FOR FREE AND FAIR ELECTION DECLARATIONS BY PRESIDING OFFICER AS SAFEGUARDS FOR ENSURING FREE AND FAIR ELECTION PROCEDURE TO BE FOLLOWED AT THE TIME OF USE OF NEW VOTING MACHINE ENFORCEMENT OF ELECTION LAW IN AND AROUND POLLING STATION IMPARTIALITY AND MAINTENANCE OF DECORUM BAN ON CANVASSING CANDIDATE’S ELECTION BOOTH DISORDERLY CONDUCT IN OR NEAR THE POLLING STATION REMOVAL OF TROUBLE MAKERS ILLEGAL HIRING OF VEHICLES FOR THE CONVEYANCE OF VOTERS REMOVAL OF VOTING MACHINE FROM POLLING STATION TO BE AN OFFENCE BREACH OF OFFICIAL DUTY BY ELECTION OFFICERS PROHIBITION OF GOING ARMED TO OR NEAR A POLLING STATION PROHIBITION OF USE OF CELLULAR PHONES, CORDLESS PHONES, WIRELESS SETS ETC VERIFICATION OF ELECTOR’S IDENTITY AND PROCEDURE IN CASE OF CHALLENGE VERIFICATION OF ELECTOR’S IDENTITY LIST OF DEAD, ABSENT AND ALLEGED BOGUS VOTERS CHALLENGED VOTES CHALLENGING A VOTER’S IDENTITY CHALLENGE FEE SUMMARY INQUIRY RETURN OR FORFEITURE OF CHALLENGE FEE CLERICAL AND PRINTING ERRORS IN THE ROLL TO BE OVERLOOKED FACT OF ENROLMENT OF A VOTER NOT TO BE QUESTIONED DECLARATION OF ELECTOR ABOUT HIS AGE APPLICATION OF INDELIBLE INK AND OBTAINING SIGNATURE/ THUMB IMPRESSION OF ELECTOR BEFORE PERMITTING HIM TO RECORD HIS VOTE INSPECTION OF VOTER’S LEFT FOREFINGER AND APPLICATION OF INDELIBLE INK APPLICATION OF INDELIBLE INK AT FRESH POLL (RE-POLL)/COUNTERMANDED POLL APPLICATION OF INDELIBLE INK WHEN ELECTOR HAS NO LEFT FOREFINGER RECORD OF ELECTORAL ROLL NUMBER OF ELECTOR IN REGISTER OF VOTERS DEFINITION OF SIGNATURE OF ELECTOR THUMB IMPRESSION OF ELECTOR SIGNATURE/THUMB IMPRESSION ON THE ‘REGISTER OF VOTERS’ BY BLIND OR INFIRM OR LEPER ELECTORS ISSUE OF VOTER’S SLIP TO ELECTOR RECORDING OF VOTES AND VOTING PROCEDURE RECORDING OF VOTE PERMITTING ELECTOR TO RECORD VOTE VOTING PROCEDURE TALLYING OF NUMBER OF VOTES POLLED PERIODICALLY PRESIDING OFFICER’S RIGHT TO ENTER THE VOTING COMPARTMENT DURING POLL MAINTENANCE OF SECRECY OF VOTING BY ELECTORS VOTING PROCEDURE TO BE STRICTLY OBSERVED REFUSAL TO OBSERVE VOTING PROCEDURE VOTING BY BLIND AND INFIRM VOTERS ELECTORS DECIDING NOT TO VOTE VOTING BY PUBLIC SERVANTS ON ELECTION DUTY VOTING BY PROXY TENDERED VOTES TENDERED VOTE DESIGN OF TENDERED BALLOT PAPER ACCOUNT OF TENDERED BALLOT PAPERS RECORD OF VOTERS TO WHOM TENDERED BALLOT PAPERS ISSUED ADJOURNMENT/STOPPAGE OF POLL DUE TO RIOT, BOOTH CAPTURING, ETC ADJOURNMENT OF POLL DUE TO RIOT ETC COMPLETION OF ADJOURNED POLL STOPPAGE OF POLL FOR FAILURE OF EVM, BOOTH CAPTURING ETC CLOSING OF VOTING MACHINE IN CASE OF BOOTH CAPTURING CLOSE OF POLL VOTING BY PERSONS PRESENT AT THE POLLING STATION AT THE CLOSING HOUR CLOSING OF POLL ACCOUNT OF VOTES RECORDED PREPARATION OF ACCOUNT OF VOTES RECORDED SUPPLY OF ATTESTED COPIES OF ACCOUNT OF VOTES RECORDED TO POLLING AGENTS DECLARATION TO BE MADE AT THE CLOSE OF THE POLL SEALING OF THE EVM AND VVPAT AFTER CLOSE OF POLL SEALING OF EVM AND VVPAT SEALING OF ELECTION PAPERS SEALING OF ELECTION PAPERS IN PACKETS PACKING OF STATUTORY, NON-STATUTORY COVERS AND ELECTION MATERIALS SEALING OF COVERS PREPARATION OF THE DIARY AND DELIVERY OF VOTING MACHINES AND ELECTION PAPERS AT THE COLLECTION CENTRES PREPARATION OF THE DIARY TRANSMISSION OF EVM, VVPAT AND ELECTION PAPERS TO THE RETURNING OFFICER 115 BRIEF GUIDELINES FOR THE PRESIDING OFFICERS/ POLLING OFFICERS ANNEXURE 1 EXTRACTS FROM THE REPRESENTATION OF THE PEOPLE ACT, 1951 ANNEXURE 2 EXTRACTS FROM THE CONDUCT OF ELECTIONS RULES, 1961 ANNEXURE 3 OUTLINES OF FUNCTIONS TO BE PERFORMED BY PRESIDING OFFICERS AT VARIOUS STAGES ANNEXURE 4 FORM M21- RECEIPT OF RETURN OF ELECTION RECORDS AND MATERIAL AFTER POLL ANNEXURE 5 DECLARATION BY THE PRESIDING OFFICER ANNEXURE 6 LETTER OF COMPLAINT TO THE SHO POLICE ANNEXURE 7 FORM OF DECLARATION BY ELECTOR ABOUT AGE ANNEXURE 8 RECEIPT BOOK ANNEXURE 9 LIST RELATED TO UNDER-AGED ELECTORS ANNEXURE 10 DECLARATION BY THE COMPANAION OF BLIND OR INFIRM ELECTOR ANNEXURE 11 FORM 17C ANNEXURE 12 PRESIDING OFFICER’S DIARY ANNEXURE 13 FORMAT FOR PRESIDING OFFICER’S ADDITIONAL REPORT TO BE SUBMITTED TO CONSITUENCY OBSERVER/RO ANNEXURE 14 MOCK POLL CERTIFICATE ANNEXURE 15 DECLARATION UNDER RULE 49MA ANNEXURE 16 FORM OF DECLARATION BY ELECTOR WHOSE NAME IS IN ABSENTEE /SHIFTED / DEAD LIST ANNEXURE 17 POLLING AGENTS / RELIEVING AGENTS MOVEMENT SHEET ANNEXURE 18 HANDLING OF CU-BU-VVPAT FAILURES/ERRORS DURING POLL ANNEXURE 19 LIST OF POLLING MATERIALS FOR A POLLING STATION WHERE EVM AND VVPAT IS USED ANNEXURE 20 CHECK MEMO FOR PRESIDING OFFICER
  11. Important ECI Instructions Important Instructions 18.11.2018 Use of vehicles for distribution of publicity material - Regarding 12.11.2018 Revision of threshold Election Expenditure/Donation through cash transaction in a single day by the Candidates/Political Parties above Rs. 10,000/- (Ten Thousands) by cheque, DD, RTGS/NEFT or other electronic mode etc. regarding. 15.11.2018 Distribution of Photo Voter Slip - regarding. 08.11.2018 General Elections to the Legislative Assembly of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram and Telangana, 2018- Commission's Notification regarding ban on exit poll – regarding. / Corrigendum 26.10.2018 Directions regarding language(s) in which Form 7A is to be prepared - regarding. 26.10.2018 Bye Elections to the Lok Sabha from Parliamentary Constituencies and State Legislative Assemblies of Karnataka - Use of Electronic Voting Machines and VVPAT- regarding. 16.10.2018 Clarification regarding Second Randomization and Candidate Setting of EVM-VVPAT – regarding. 10.10.2018 Directions to candidates and political parties for publishing declaration regarding criminal cases ofcandidates and Amendment in Form 26 (addressed to the Political Parties )(English / हिंदी) 10.10.2018 Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the CEOs) (English / हिंदी) 09.10.2018 Advisory for Opening and Closing of EVM/VVPAT warehouse – reg. 09.10.2018 Taking out EVMs and VVPATs for Training and Awareness purpose. 28.09.2018 First Level Checking of EVMs/VVPATs-Timing-regarding. 28.09.2018 Intra-State and Intra-district shifting of EVMs/VVPATs. Intra-State and Intra-district shifting of FLC-OK EVMs/VVPATs. 27.09.2018 Providing Transport Facility for PwDs and their Assistants on Poll Day -reg.( English / हिंदी) 27.09.2018 Appointment of coordinators for inclusion of Persons with Disabilities (PwDs) in electoral process at State District and AC levels-Reg. 27.09.2018 Accessible Photo Voter Slips with Braille Features - Reg. (English / हिंदी) 14.09.2018 General Election to the Legislative Assembly - Distribution of Photo Voter Slips to the Electiors by BLOs - regarding (English/ हिंदी) 13.09.2018 Supreme Court order dated 13th April, 2004 for pre-certification of political advertisement on electronic media - applicability in the whole of territory of India at all times. 11.09.2018 Provision for "None of the above" (NOTA) option on ballot paper for elections to Rajya Sabha and State Legislative Council-withdrawing the provision-reg. 05.09.2018 Instructions on prevention of defacement of open spaces and public property - regarding (English / हिंदी) 29.08.2018 Deployment of security personnel for EVM/VVPAT warehouses- Reiteration of Instructions – Regarding. 13.08.2018 Bye -Election to the Legislative Assembly of Meghalaya, 2018 – EXIT POLL- reg. (English / हिंदी) 13.08.2018 Bye -Election to the Legislative Assembly of Meghalaya, 2018 – Commissions' order regarding identification of Electors- reg. (English / हिंदी) 09.08.2018 Transmission of postal Ballot Electronically under ETPBS – Time limit for transmission of postal ballots and connected papers. (English / हिंदी) 07.08.2018 Bye -Election to the Legislative Assembly of Meghalaya, 2018 – Use of Electronic Voting Machine and VVPAT-reg. (English / हिंदी) 24.07.2018 Repairing of defective EVMs-regarding. 18.07.2018 Conduct of awareness programmes on EVMs and VVPATs – reg. 28.06.2018 Introduction of Braille Signage Features in Electronic Voting Machines. 21.06.2018 Storage and Safety of EVMs & VVPATs – Not to keep other election related materials in EVM/VVPAT warehouses/strong rooms – regarding. 18.06.2018 First Level Checking of EVMs/VVPATs-regarding 06.06.2018 Biennial Election to the Maharashtra Legislative Councils from Graduates' and Teachers' Constituencies, poll for which is scheduled to be taken on 25th June 2018 (Monday) - Commission's order regarding Identification of electors. (English / हिंदी) 01.06.2018 Biennial Election to the Karnataka Legislative Council from 3 Graduates' and 3 Teachers' Constituency, poll for which is scheduled to be taken on 8th June 2018 (Friday) - Commission's order regarding Identification of electors. ( English / हिंदी) 18.05.2018 Bye Elections to the Lok Sabha from parliamentary Constituencies of Maharashtra, Nagaland, Uttar Pradesh and in the State Legislative Assembly of Bihar, Jharkhand, Kerala, Maharashtra, Meghalaya, Punjab, Uttarakhand, Uttar Pradesh and West Bengal, 2018 – Commission's order regarding identification of electors-reg. ( English / हिंदी) 18.05.2018 Bye Elections to the Lok Sabha from parliamentary Constituencies of Maharashtra, Nagaland, Uttar Pradesh and in the State Legislative Assembly of Bihar, Jharkhand, Kerala, Maharashtra, Meghalaya, Punjab, Uttarakhand, Uttar Pradesh and West Bengal, 2018 – Exit Poll -reg. (English / हिंदी) 18.05.2018 Bye Elections to the Lok Sabha from parliamentary Constituencies of Maharashtra, Nagaland, Uttar Pradesh and in the State Legislative Assembly of Bihar, Jharkhand, Kerala, Maharashtra, Meghalaya, Punjab, Uttarakhand, Uttar Pradesh and West Bengal, 2018 – Use of Electronic Voting Machine and VVPAT -reg. ( English / हिंदी) 02.05.2018 General Election to the Legislative Assembly of Karnataka, 2018 - Exit Poll- regarding. 24.04.2018 General Election to the Legislative Assembly of Karnataka, 2018 - Commission's order regarding identification of electors. (English / हिंदी) 18.04.2018 General Election to the Legislative Assembly of Karnataka, 2018 - Use of Electronic Voting Machines and VVPAT. (English / हिंदी) 09.04.2018 Disposal of unserviceable/expired batteries of Electronic Voting Machine -regarding. 16.03.2018 Uploading of affidavits of candidates on the website 12.03.2018 General Election to the Legislative Assembly of Karnataka - Protection of voting rights of electors subjected to Preventive Detention - regarding 08.03.2018 Clarification regarding conduct of mock poll during commissioning of EVMs and VVPATs – regarding. ( English / हिंदी) 05.03.2018 Supply of specially designed pens for marking preference in ballot paper in elections to Rajya Sabha and Legislative Councils – regarding. (English / हिंदी) 01.03.2018 Instructions of Use of Electronic Voting Machines (EVM) with Voter Verifiable Paper Audit trail (VVPAT) system – regarding. (English / हिंदी) 27.02.2018 Supply of Thermal Paper Roll & Battery Pack for VVPAT and FLC of VVPAT- fixing the price thereof- regarding. (English / हिंदी) 19.02.2018 Bye-Elections to the Lok Sabha & State Legislative Assembly, 2018 – Commission's Direction regarding transmission of postal ballot papers for service voters, electronically. ( English / हिंदी) 13.02.2018 Mandatory verification of VVPAT paper slips – Pilot Testing – regarding. (English / हिंदी) 12.02.2018 General Elections to the Legislative Assemblies of Meghalaya, Nagaland and Tripura, 2018 - Exit Poll-regarding (English / हिंदी) 12.02.2018 General Elections to the Legislative Assemblies of Meghalaya, Nagaland and Tripura, 2018 - Commission's order regarding identification of electors. ( English / हिंदी) 12.02.2018 Bye-Elections to the Legislative Assembly, 2018 - Commission's order regarding identification of electors. (English / हिंदी) 12.02.2018 Bye-Elections to the Legislative Assembly, 2018 - Commission's order regarding identification of electors. (English / हिंदी) 07.02.2018 Bye-Elections to the Legislative Assembly, 2018 - Exit Poll - regarding. (English / हिंदी) 07.02.2018 Bye-Elections to the Legislative Assembly, 2018 - Exit Poll - regarding. 07.02.2018 Bye-Elections to the Legislative Assembly, 2018 - Use of Electronic Voting Machines and VVPAT - regarding. 07.02.2018 Bye-Elections to the Legislative Assembly, 2018 - Use of Electronic Voting Machines and VVPAT - regarding. 07.02.2018 General Elections to the Legislative Assemblies of Meghalaya, Nagaland and Tripura, 2018 - Use of Electronic Voting Machines and VVPAT - regarding. 05.02.2018 Setting up of Rapid Response Mechanism in all CEOs officers towards media reporting regarding ECI-EVMs or VVPATs. ( English / हिंदी) 18.01.2018 Bye-Elections to the State Legislative Assemblies, 2018 - Commission's order regarding identification of electors - regarding 16.01.2018 Bye-Elections to the State Legislative Assemblies, 2018 - Exit Poll - regarding. 16.01.2018 Bye-Elections to the State Legislative Assemblies, 2018 - Use of Electronic Voting Machines and VVPAT - regarding. 11.01.2018 Instructions on use of EVMs with Voter Verifiable Paper Audit Trail system (VVPAT)- regarding ( English / हिंदी) 20.12.2017 Counting of VVPAT paper slips in case of CU failure to display result –reg. 14.12.2017 Bye-Elections to the State Legislative Assemblies, 2017 - Commission's order regarding identification of electors-regarding.( English / हिंदी) 14.12.2017 ( Bye-Elections to the State Legislative Assemblies, 2017 - Use of Electronic Voting Machines and VVPAT. (English / हिंदी) 14.12.2017 Bye-Elections to the State Legislative Assemblies, 2017 -Exit Poll-regarding. ( English / हिंदी) 05.12.2017 Revised Instructions on use of Electronic Voting Machine (EVM) with Voter Verifiable Paper Audit trail (VVPAT) system – Regarding. 10.11.2017 General Elections to the Legislative Assembly, 2017 – Use of Electronic Voting Machines and VVPAT ( English / हिंदी) 09.11.2017 General Elections to the Legislative Assemblies of Gujarat, 2017 – Commission's Order regarding identification of electors (English / हिंदी) 07.11.2017 General Elections to the Legislative Assemblies of Himachal Pradesh and Gujarat – Exit Poll - regarding.(English / हिंदी) 06.11.2017 Bye-Election to the State Legislative Assemblies, 2017 - Use of Electronic Voting Machines and VVPAT. ( English / हिंदी) 01.11.2017 General Elections to the Legislative Assemblies of Himachal Pradesh, 2017 – Commission's Order regarding identification of electors ( English / हिंदी) 01.11.2017 General Elections to the Legislative Assemblies of Gujarat, 2017 – Grant of Paid Holiday - Regarding (English / हिंदी) 31.10.2017 General Elections to the Legislative Assemblies of Himachal Pradesh, 2017 – Grant of Paid Holiday - Regarding (English / हिंदी) 31.10.2017 General Elections to the Legislative Assemblies of Himachal Pradesh, 2017 – Prohibition on sale of Liquor etc. - Regarding (English / हिंदी) 23.10.2017 Voting by Blind and infirm Voters-instructions- regarding. 18.10.2017 List of contesting candidates in Form 7A/7B-displaying therein photographs of candidates against their names. 17.10.2017 Use of VVPATs at Every Polling Station - Maximum Number of Electors per Polling Station - Regarding. (English / हिंदी) 16.10.2017 Affidavit in Form 26 & Affidavit in support of account of election expenses-signature thereon- regarding 16.10.2017 Instructions on use of EVMs with Voter Verifiable Paper Audit Trail system (VVPAT) - Regarding.( English / हिंदी) 13.10.2017 Counting of Printed Paper Slips of VVPATs in case of non-retrieval of result from the Control Unit - regarding. 04.10.2017 Bye-Elections to the House of the People and State Legislative Assembly, 2017 – Commission's order regarding identification of Electors – regarding. (English / हिंदी) 03.10.2017 Bye-Elections to the House of the People and State Legislative Assembly, 2017 – Exit Poll – regarding. (English / हिंदी) 03.10.2017 Bye-Elections to the House of the People and State Legislative Assembly, 2017 – Use of Electronic Voting Machines and VVPAT – regarding. (English / हिंदी) 29.09.2017 Taking out EVMs including VVPATs for training and awareness purpose-reg. 19.09.2017 Universal use of Voter Verifiable Paper Audit Trail (VVPAT) with EVM in all future General and Bye-elections to State Legislative Assemblies and Lok Sabha at all polling stations-reg.( English / हिंदी) 13.09.2017 Minutes of the meeting held on 24th July,20l7- design of Common Address Tag for BU, CU and VVPAT-regarding. 11.09.2017 Order of Delhi High Court on a writ petition raising the issue of pending govt. dues against elected representatives. (English / हिंदी) 30.08.2017 Instructions on First Level Checking of EVMs and VVPATs (FLC) 30.08.2017 Instructions on EVMs and VVPATs – regarding. 11.08.2017 Bye-Elections to the State Legislative Assemblies, 2017 - Use of Electronic Voting Machines and VVPAT. (English / हिंदी) 02.08.2017 Provision for 'None of the Above' option on ballot paper for elections to Rajya Sabha - regarding ( English / हिंदी) 26.07.2017 Affidavit in form 26 - filling up of all columns - reg. (English / हिंदी) 26.07.2017 Bye-Election to the State Legislative Assembly, 2017 - Use of EVMs with Voter Veriable Paper Audit Trail System(VVPAT) - reg. (English / हिंदी) 25.07.2017 Bye-Election to the State Legislative Assembly, 2017 - Commission's order regarding identification of electors - reg. (English / हिंदी) 20.07.2017 Bye-Election to the Nagaland State Legislative Assembly, 2017 - Ban on Exit Poll - reg.( English / हिंदी) 20.07.2017 Bye-Election to the Nagaland State Legislative Assembly, 2017 - Use of Electronic Voting Machine ( English / हिंदी) 07.07.2017 The Conduct of Elections (Amendment) Rules, 2017 - Amendment in Nomination Forms 2A, 2B, 2C, 2D, 2E and Affidavit in Form 26-reg (English / हिंदी) 26.05.2017 (The Conduct of Elections (Amendment) Rules, 2017- Amendment in Nomination Forms 2A, 2B, 2C, 2D, 2E and Affidavit in Form 26 – reg.( English / हिंदी) 18.05.2017 Standard Operating Procedure (SoP) for Training (including demonstration and awareness programme) of EVM and VVPAT 17.05.2017 The Conduct of Elections (Amendment) rules, 2017 - amendment in Nomination forms 2A, 2B, 2C, 2D, 2e and Affidavit in Form 26 - reg. 26.04.2017 The Conduct of Elections (Amendment) Rules, 2017- Amendment of Part III of Form 2A and 2B and Part II of Form 2C, 2D and 2E appended to the Conduct of Elections Rules, 1961 – regarding. 07.04.2017 Bye-Elections to the House of the People and State Legislative Assemblies, 2017 - Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT) - reg. 31.03.2017 Bye-Elections to the House of the People and State Legislative Assemblies, 2017 - Use of EVM with Voter Verifiable Paper Audit Trail System (VVPAT) – reg. (English / हिंदी) 24.03.2017 Bye-Elections to the House of the People and State Legislative Assemblies, 2017 - Exit Poll –reg. (English / हिंदी) 23.03.2017 Bye-Elections to the House of the People and State Legislative Assemblies, 2017 - Commission's order regarding identification of electors –reg. ( English / हिंदी) 22.03.2017 Bye-Elections to the House of the People and State Legislative Assemblies, 2017 - Use of Electronic Voting Machine 04.03.2017 General Elections to the Legislative Assemblies of Goa, Manipur, Punjab, Uttarakhand and Uttar Pradesh – EXIT POLL – Revised Notification. (English / हिंदी) 22.02.2017 (Postal ballot papers returned undelivered - procedure to be followed.English / हिंदी) 21.02.2017 Engagement of Child Labour in the Election Related Activities - Regarding.( English / हिंदी) 07.02.2017 General Elections to the Legislative assembly of Manipur – Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT) – regarding. 07.02.2017 General Elections to the Legislative assembly of Uttarakhand – Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT) – regarding. 07.02.2017 General Elections to the Legislative assembly of Uttar Pradesh – Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT) – regarding. 31.01.2017 Cash withdrawal limits from banks for candidates contesting elections in Goa, Manipur, Punjab, Uttarakhand and Uttar Pradesh – reg. ( English / हिंदी) 27.01.2017 General Elections to the Legislative assembly of Goa, Manipur, Punjab, Uttarakhand and Uttar Pradesh – Exit Poll – regarding. ( English / हिंदी) 24.01.2017 Payment of ex-gratia compensation to the families of polling personnel who die or sustain injuries while on election duty in connection with conduct of Legislative Council elections - Regarding 19.01.2017 General Elections to the Legislative assembly of Goa, Manipur, Punjab, Uttarakhand and Uttar Pradesh – Facilities to be provided to differently abled electors – regarding. 18.01.2017 General Elections to the Legislative assembly of Goa, Manipur, Punjab, Uttarakhand and Uttar Pradesh – use of EVMs – regarding. 13.01.2017 General Elections to the Legislative assembly of Goa, Manipur, Punjab, Uttarakhand and Uttar Pradesh – Protection of voting rights of electors subjected to Preventive Detention – regarding. ( English / हिंदी) 14.01.2017 Transport of clean and genuine cash by banks and transfer of currency from one chest to another operated by the banks – Rag. ( English / हिंदी) 13.01.2017 Revised Schedule 6 and Schedule 4 of Annexure-15 of Compendium of Instructions on Election Expenditure Monitoring (September, 2016)-reg. (English / हिंदी) 12.01.2017 The CHECK LIST of documents required to be filed by a candidate along with the nomination paper-regarding 11.01.2017 Bye-Election to the 02-Amritsar Parliamentary Constituency of Punjab, 2017- Use of Electronic Voting Machines. 10.01.2017 (Biennial Election to the Uttar Pradesh Legislative council from 3 Graduates' and 2 Teachers' Constituencies – 2017 – regarding. (English / हिंदी) 06.01.2017 General Elections to the Legislative Assemblies-2017 : Election Planner - regarding ( English / हिंदी) 04.01.2017 General Elections to the Legislative Assemblies-2017 : Preparedness for Commission's Review meeting – reg. ( English / हिंदी) 29.12.2016 Receiving of nomination forms – holidays regarding.(English / हिंदी) 29.12.2016 Fixing of uniform rate of Honorarium to Assistant Expenditure Observers deployed on election duty – regarding. 26.12.2016 General Elections to the Legislative Assemblies-2017 : Setting up of 'Voter Assistance Booths' (VAB) at polling stations – reg.( English / हिंदी) 26.12.2016 General Elections to the Legislative Assemblies-2017 : Modification of Instructions on official Photo Voter Slips – reg.( English / हिंदी) 26.12.2016 Biennial /Bye-Elections to the Legislative Councils from Council Constituencies by Graduates' and Teachers' and Local Authorities' Constituencies – MCC Instructions – regarding.(English / हिंदी) 23.12.2016 Candidates' booths (kiosks) outside the polling station: accounting of expenditure incurred, in the account of election expenses of candidate –reg. 23.12.2016 The Registration of Electors (Amendment) Rules, 2016 –Amendment of Form 6 to 8A, 18 & 19 appended to the Registration of Electors Rules, 1960 –regarding. ( English / हिंदी) 21.12.2016 Display of Voter Facilitation Posters(VFPs) at Polling Stations – reg. ( English / हिंदी) 21.12.2016 General Elections to the State Legislative Assemblies, 2017 – Commission's order regarding identification of electors. 10.11.2016 Amendment to the Conduct of Election Rules, 1961 -reg.(English / हिंदी) 10.11.2016 The Conduct of Elections (Amendment) Rules, 2016 - Amendment of Nomination forms 2A to 2H appended to the conduct of Elections rules, 1961 - regarding. (English / हिंदी) 03.11.2016 Bye-elections to the House of the People and State Legislative Assemblies, 2016 – Use of Electronic voting Machine – regarding. 03.11.2016 Bye-elections to the House of the People and State Legislative Assemblies, 2016 – Exit Poll – regarding. (English / हिंदी) 04.10.2016 Voting through postal ballot papers - additional instruction -reg (English / हिंदी) 16.09.2016 Petition from Shri Prashant Patel, Advocate, East of Kailash, New Delhi alleging disqualification of 21 MLAs of Delhi Legislative Assembly for being Members of the Assembly.) 14.09.2016 Payment of Honorarium to the CAPF/SAP Personnel Deployed on Election Duty – Regarding. 07.09.2016 Providing facilities to Persons with Disabilities – regarding 07.09.2016 Storage and supply of CCTV recordings - regarding (English / हिंदी) 06.09.2016 Use of Social Media- reg. 18.08.2016 Period of retention of the Affidavits in Form 26 and the nomination papers filed by the candidates- regarding.(English / हिंदी) ) 25.07.2016 Restriction on the printing on pamphlets posters etc. – clarification.(English / हिंदी) 06.06.2016 Biennial Elections to the Karnataka Legislative Councils from Graduates' and Teachers' Constituencies, poll for which is schedule to be taken on 9th June, 2016 (Thursday) – Commission's order regarding Identification of electors.(English / हिंदी) 02.06.2016 Procedure for preparation of Scrutiny Report and Summery Report in respect of accounts of elections expenses of Candidates- regarding.(English / हिंदी) 02.06.2016 Modified format of DEO's scrutiny report (Annexure-21) –regarding.(English / हिंदी) 31.05.2016 Affidavit in Form 26 - clarification. (English & हिंदी) 13.05.2016 General Election to the Legislative Assembly of Tamil Nadu - Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT)- reg.( English / हिंदी) 06.05.2016 General Election to the Legislative Assembly of Kerala - Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT)- reg.(English / हिंदी) 04.05.2016 Bye-Election to the 132-Ghoradongri (ST) Assembly Constituency of Madhya Pradesh, 2016 - Use of Electronic Voting Machines. (English / हिंदी) 04.05.2016 Bye-Election to the 132-Ghoradongri (ST) Assembly Constituency of Madhya Pradesh, 2016 - Commission's order regarding identification of electors.(English / हिंदी) 02.05.2016 General Election to the legislative assembly of Kerala, 2016- Commission's order regarding identification of electors.(English / हिंदी) 02.05.2016 General Election to the legislative assembly of Tamil Nadu, 2016- Commission's order regarding identification of electors.(English / हिंदी) 02.05.2016 General Election to the legislative assembly of Puducherry, 2016- Commission's order regarding identification of electors.(English / हिंदी) 30.04.2016 Placement of the camera used for webcasting during poll day and poll process - Regarding.(English / हिंदी) 30.04.2016 Election expenses of candidates and political parties - travel expenses on visits to foreign countries for purpose of canvassing - regarding (English / हिंदी) 28.04.2016 Advisory regarding holding of public meetings during peak summer days(English / हिंदी) 28.04.2016 Bye-Elections to the House of the People and State Legislative Assemblies, 2016 – Use of Electronic Voting Machines (English / हिंदी) 28.04.2016 Bye- Elections to the House of the People and State Legislative Assemblies, 2016 – Exit Poll - Regarding (English / हिंदी) 28.04.2016 Bye- Elections to the House of the People and State Legislative Assemblies, 2016 – Commission's order regarding Identification of Electors (English / हिंदी) 21.04.2016 Bank Holiday on 23.04.2016 – Receiving of Nomination - regarding(English / हिंदी) 08.04.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Use of EVMs with Voter Verifiable Paper Audit Trail System(VVPAT)– corrigendum.(English / हिंदी) 05.04.2016 Pollution of environment on account of use of plastic sheets for making use of posters/banners during the election campaign.(English / हिंदी) 04.04.2016 Standard Operating Procedure for follow up action by the Flying Squads on receipt of complaints relating to storage of cash or other valuables etc. in any premise-reg.(English / हिंदी) 01.04.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Use of EVMs with Voter Verifiable Paper Audit Trail System(VVPAT)– regarding.(English / हिंदी) 31.03.2016 General Elections to the Legislative Assemblies of Assam, 2016 - Commission's order regarding identification of electors (English / हिंदी) 31.03.2016 General Elections to the Legislative Assemblies of West Bengal, 2016 - Commission's order regarding identification of electors(English / हिंदी) 31.03.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - EXIT POLL – regarding.(English / हिंदी) 22.03.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry 2016-Exchange of information and coordination between Expenditure Observer and all the Enforcement Agencies of Election Expenditure Monitoring - regarding(English / हिंदी) 21.03.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Use of EVMs – regarding.(English / हिंदी) 15.03.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Use of EVMs – regarding.(English / हिंदी) 15.03.2016 General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Facilities to be provided to differently abled electors.(English / हिंदी) 12.03.2016 Providing facilities to persons with disabilities (English / हिंदी) 27.02.2016 National Electoral Rolls Purification (NERP) 2016 drive to improve the health of the Electoral Roll and to rationalize the Polling Stations boundaries and location-regarding. (English / हिंदी) 24.02.2016 Particulars to be printed on the postal ballot papers-reg. 15.02.2016 Facilities to be provided to persons with disabilities(English / हिंदी) 04.02.2016 Candidates to submit 'No Demand Certificate' from agencies providing electricity,water and telephone along with their nomination papers (English / हिंदी) 03.02.2016 Bye-Election to the State Legislative Assemblies of Uttar Pradesh, Madhya Pradesh, Karnataka, Bihar, Telangana, Maharashtra, Punjab and Tripura – Exit Poll – regarding (English / हिंदी) 02.02.2016 Bye-Election to the State Legislative Assemblies of Uttar Pradesh, Madhya Pradesh, Karnataka, Bihar, Telangana, Maharashtra, Punjab and Tripura – Commission's order regarding identification of electors.(English / हिंदी) 02.02.2016 Bye-Election to the State Legislative Assemblies, 2016 – Use of electronic Voting Machines. (English / हिंदी) 22.01.2016 Printing of photographs of the candidates and NOTA symbol on the ballot papers in case of elections to the Council of States and State Legislative Councils -regarding (English / हिंदी) 20.01.2016 List of Non-Scheduled Operator's permits holders (NSOP) - regarding. 19.01.2016 Printing of ballot papers – photograph of candidate to be also printed along with the other particulars – reg.(English / हिंदी) 19.01.2016 Printing of ballot papers format of Notice for non-submission of photograph of the candidate-reg.(English / हिंदी) 11.01.2016 Bye-Election to the 168-Choryasi Assembly Constituency of Gujarat, 2015 - Use of Electronic Voting Machines. (English / हिंदी) 11.01.2016 Bye-Election to the 168-Choryasi Assembly Constituency of Gujarat, 2015 - Commission's order regarding identification of electors. (English / हिंदी) 08.01.2016 Bye-Election to the 168-Choryasi Assembly Constituency of Gujarat, 2015 – Exit Poll - regarding.(English / हिंदी) 19.12.2015 Biennial Elections to the Legislative Councils of Karnataka, Maharashtra and Telangana – measures to prevent malpractices, use of spurious ballot papers at poll and to ensure free, fair and peaceful elections – reg. (English / हिंदी) 08.12.2015 Issuing of Election Duty Certificate in Legislative Council Elections – regarding. (English / हिंदी) 03.12.2015 Bye-Election to the State Legislative Assembly, 2015 – Commission's order regarding identification of electors.(English and हिंदी) 02.12.2015 Bye-Election to the 72-Lohardaga (ST) Assembly Constituency of Jharkhand, 2015 – Exit Poll – regarding.(English and हिंदी) 02.12.2015 Bye-Election to the 72-Lohardaga (ST) Assembly Constituency of Jharkhand, 2015 – Use of Electronic Voting Machines.(English and हिंदी) 18.11.2015 Bye-Election to the House of the People and State Legislative Assemblies of Madhya Pradesh, Manipur, Mizoram, Meghalaya and Telangana – Exit Poll - regarding (English / हिंदी) 18.11.2015 Bye-Election to 12-Aizawl North-III (ST) Assembly Constituency of Mizoram, 2015 – Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT)- reg. (English / हिंदी) 12.11.2015 Manner of opting for 'None of the Above' at elections to Rajya Sabha and State Legislative Council – revised instructions of the commission.(English / हिंदी) 12.11.2015 Bye-Election to the House of the People and State Legislative Assemblies – Use of Electronic Voting Machines.(English and हिंदी) 12.11.2015 Bye-Election to the House of the People and State Legislative Assemblies of Madhya Pradesh, Manipur, Mizoram, Meghalaya and Telangana – Commission's order regarding identification of electors.(English and हिंदी) 13.10.2015 Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg.(English / हिंदी) 11.10.2015 Change of helicopter by the candidate/political parties at the last moment - Permission on priority basis by DEO - regarding.(English / हिंदी) 09.10.2015 General Election to the State Legislative Assembly of Bihar – Model Code of Conduct - maintenance of high standards in election campaign - regarding (English / हिंदी) 28.09.2015 General Election to the State Legislative Assembly of Bihar – Commission's order regarding ban on Exit Poll.(English and हिंदी) 28.09.2015 General Election to the State Legislative Assembly of Bihar – Commission's order regarding Identification of Electors.(English and हिंदी) 22.09.2015 Direction regarding use of Voter Verifiable Paper Audit Trail System (VVPAT) in Bihar Election 21.09.2015 Facilities to be provided to differently abled electors 18.09.2015 Symbol for "None of the Above" option on ballot paper. 18.09.2015 Particulars to be printed on postal ballot papers-reg. 17.09.2015 Model Code of conduct for the Guidance of Political Parties and Candidates – Maintenance of high standards of election campaign - regarding 08.09.2015 Filing of part election expenditure statement attributed to candidates by political parties within 30 days of declaration of results of elections-reg.(English / हिंदी) 20.07.2015 General Election to State Legislative Assembly of Bihar, 2015 – Transfer/Posting of officers – regarding. (English / हिंदी) 10.07.2015 Standardized Voting Compartment at Polling Stations-regarding(English / हिंदी) 10.07.2015 Security measures for Electronic Voting Machines stored in Strong Rooms after First Level Checking of EVMs - Installation of CCTV Camera - regarding(English / हिंदी) 15.06.2015 Bye-Elections to the state Legislative Assemblies, 2015 – Commission's order regarding identification of electors. 09.06.2015 Donations etc., received by candidates from any person entity or political party for the purpose of election campaign during election-Regarding (English / हिंदी) 05.06.2015 Bye-Elections to the State Legislative Assemblies, 2015 – Use of Electronic Voting Machine (English / हिंदी) 05.06.2015 Bye-Elections to the State Legislative Assemblies, 2015 – Exit poll -regarding (English / हिंदी) 05.06.2015 Bye-Elections to the State Legislative Assemblies, 2015 – Commission's order regarding identification of electors. (English / हिंदी) 29.05.2015 Standard Operating Procedure for seizure and release of cash and other items-Regarding (English / हिंदी) 29.05.2015 Account Reconciliation Meeting with the candidates/election agents with the District Expenditure Monitoring Committee (DEMC)-Regarding (English / हिंदी) 29.05.2015 Deployment of Booth Level Awareness Group (BAGs) for ethical voting campaign after the announcement of elections-matter reg. (English / हिंदी) 29.05.2015 Permission of vehicles to the contesting candidates and incurring the expenditure in the account of elections expenses-Regarding (English / हिंदी) 28.05.2015 Pre-Certification of political advertisements- Use of bulk SMSs/voice messages in political campaigning -reg (English / हिंदी) 21.05.2015 Printing of photographs of the candidates on the postal ballot papers, the ordinary ballot papers in the ballot papers to be displayed on the balloting unit of EVMs- Forwarding of the Commission's Direction-regarding. (English / हिंदी) 05.05.2015 Storage and Safety arrangement of EVMs- updated instructions(English / हिंदी) 28.04.2015 Bye-Election to the 315-Pharenda Assembly Constituency in Uttar Pradesh, 2015 – Use of Electronic Voting Machines. 28.04.2015 Bye-Election to the 315-Pharenda Assembly Constituency in Uttar Pradesh, 2015 – Exit poll –regarding. 26.03.2015 Bye-Elections to the State Legislative Assemblies, 2015- Exit poll-regarding. 26.03.2015 Bye election to the State Legislative Assemblies, 2015-Commission’s order regarding identification of electors. (English / हिंदी) 25.03.2015 Bye election to the State Legislative Assemblies, 2015- Use of Electronic Voting Machines.(English / हिंदी) 23.03.2015 Application of Indelible Ink on electors fingers - regarding.(English / हिंदी) 19.03.2015 Biennial Election to the Andhra Pradesh and Telangana Legislative councils from Graduates' and Teachers' Constituencies, poll for which is scheduled to be taken on 22nd March, 2015-Commission's order regarding Identification of electors.(English / हिंदी) 16.03.2015 Printing of photograph of candidate on ballot papers. (Addressed to the CEOs) (English / हिंदी) 16.03.2015 Printing of photograph of candidate on ballot papers. (Addressed to political parties) (English / हिंदी) 16.02.2015 Modification in Presiding officer's Diary – reg.(English & हिन्दी) 05.02.2015 Format of Declaration by Elector Alleging Malfunctioning of EVM at Polling Station (English / हिंदी) 04.02.2015 Instructions on the use of EVMs – redressal of complaint reg. (English / हिंदी) 04.02.2015 General Election to the Legslative Assembly of NCT of Delhi- 2015- Polling day Measures –regarding.(English / हिंदी) 02.02.2015 Bye-election to the Parliamentary Constituency and State Legslative Assembly, 2015-Exit Poll regarding.(English & हिन्दी) 02.02.2015 The Commission's instruction dated 19th January, 2012 on the use of EVM- reiteration. (English & हिन्दी) 30.01.2015 General Election to the Legslative Assembly of NCT of Delhi- 2015- Exit Poll regarding.(English & हिन्दी) 28.01.2015 Bye-election to the House of the People and Legslative Assembly, 2015- Commission's order regarding Identification of electors. 22.01.2015 General Election to the Legslative Assembly of NCT of Delhi- 2015- Commission's order regarding Identification of electors.(English & हिन्दी) 19.01.2015 General Election to the Legislative Assembly of NCT of Delhi-Use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT)-reg. (English & हिन्दी) 16.01.2015 General Election to the Legslative Assembly of NCT of Delhi- 2015- use of EVMs regarding.(English & हिन्दी) 15.01.2015 General Election to the Legislative Assembly of NCT of Delhi-Facilities to be provided to differently abled electors-regarding(English & हिन्दी) 01.01.2015 Bye election to the Uttar Pradesh Legislative Council from Kanpur Division Graduates' Constituency-Commission's order reg. Identification of electors. (हिन्दी & English) 24.11.2014 General Election to the State Legislative Assembly of Jharkhand & Jammu & Kashmir- Commission's order regarding ban on Exit Poll. (English and हिन्दी) 13.11.2014 General Election to the State Legislative Assembly of Jharkhand, 2014- Commission's order regarding identification of electors (हिन्दी & English) 10.11.2014 General Election to the State Legislative Assembly of Jharkhand -use of EVMs with VVPAT-regarding. (हिन्दी & English) 07.11.2014 General Election to the State Legislative Assembly of Jharkhand-Protection of voting rights of electors subjected to Preventive Detention-regarding. (हिन्दी & English) 07.11.2014 General Election to the State Legislative Assembly of Jharkhand -use of EVMs-regarding. (हिन्दी & English) 05.11.2014 General Election to the State Legislative Assemblies of Jharkhand and Jammu & Kashmir- Facilities to be provided to differently abled electors-regarding. (हिन्दी & English) 29.09.2014 General Elections to the State Legislative Assemblies of Haryana and Maharashtra and bye-elections in the State Legislative Assemblies of Arunachal Pradesh, Manipur, Nagaland, Uttar Pradesh ,Gujarat and bye-elections in the Parliamentary Constituency of Maharashtra and Odisha-use of EPICs- regarding (हिन्दी & English) 29.09.2014 General Elections to the State Legislative Assemblies of Haryana and Maharashtra and bye-elections in the State Legislative Assemblies of Arunachal Pradesh, Manipur, Nagaland, Uttar Pradesh ,Gujarat and bye-elections in the Parliamentary Constituency of Maharashtra and Odisha-Commission's order regarding ban on Exit Poll (हिन्दी & English) 26.09.2014 General instructions on elction related advertisements and defacement of property - instructions regarding display of advertisements on Govt. owned vechicles. 24.09.2014 Instructions on the use of EVMs with Voter Verifiable Paper Audit Trail system (VVPAT) - reg 18.09.2014 General Elections to the State Legislative Assemblies of Haryana & Maharashtra- protection of voting rights of electors subjected to Preventive Detention-regarding(English / हिंदी) 17.09.2014 Filing of false affidavit- Order passed by the Hon'ble High Court of Andhra Pradesh in the matter of Dubbaka Narsimha Reddy Vs Election Commission of India & Ors. – WP No. 12066/2014 (English / हिंदी) 16.09.2014 Biennial elections to the Bihar Legislative Council from Siwan Local Authorities' Constituencies, 2014 –Identification of the electors regarding. 04.09.2014 Bye-elections to the House of the People from Andhra Pradesh, Gujarat,& Uttar Pradesh and State Legislative Assemblies of Andhra Pradesh, Assam , Chhattisgarh ,Gujarat, Rajasthan, Sikkim, Tripura, Uttar Pradesh & west Bengal- Commission's order regarding ban on exit poll. 29.08.2014 Bye-elections to the House of the People from Andhra Pradesh, Gujarat & Uttar Pradesh and State Legislative Assemblies of Andhra Pradesh, Assam, Chhattisgarh, Gujarat, Rajasthan, Sikkim, Tripura, Uttar Pradesh & West Bengal-Commission's order regarding ban on exit poll.(हिन्दी & English) 14.08.2014 Guidelines on transparency and accountability in party funds and election expenditure –submission of reports by unrecognized political parties – regarding. 12.08.2014 Hon’ble Supreme Court Judgment dated 09.05.2014 in C.A.No 4261 of 2007 – Election of elected candidate would be void if a Court finds a case of misinformation or suppressing of material information in the affidavit filed with nomination paper.(English / हिंदी) 04.08.2014 Bye election to the State Legislative Assemblies of Bihar, Karnataka, Madhya Pradesh & Punjab, 2014, poll for which is scheduled to be taken on 21st August, 2014- Commission's Order regarding identification of electors at the polling station. 11.07.2014 Bye-Elections to the Legislative Assembly of Uttrakhand, 2014, poll for which is scheduled to be taken on 21st July, 2014 - Commission's Order regarding identification of electors at the polling station 10.07.2014 Bye-Elections to the Legislative Assembly of Uttrakhand - Commission's Order regarding ban on exit poll. 12.06.2014 Commission's order regarding identification of electors at the polling station during poll to be taken on 20.06.2014 for Karnataka Legislative Council. 12.06.2014 Commission's order regarding identification of electors at the polling station during poll to be taken on 20.06.2014 for Maharashtra Legislative Council. 16.05.2014 General Election to the House of the People, 2014 and simultaneous elections to the legislative assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha and Sikkim, 2014 – Observation of process of counting of votes- Regarding. 14.05.2014 Format for recording tally of Postal ballot papers- regarding. 12.05.2014 Important instruction relating to initiating of action for violation of election laws-regarding. 12.05.2014 Manner of voting in Parliamentary and Assembly Constituencies 26.04.2014 Filing of false affidavit in Form-26 – Complaint to file petition before Competent Court - regarding 26.04.2014 Election related campaign activities undertaken by persons other than political parties and candidates-Guidelines 25.04.2014 Payment of ex-gratia compensation to family of polling personnel who die or sustain injuries while on election duty – regarding. 25.04.2014 Certificate of political advertisement – regarding. 17.04.2014 Additional facility for e-filing of affidavit (form-26) of criminal cases, assets, liabilities and educational qualifications by candidates- Guidelines for ROs. 15.04.2014 Broadcasting of films of actors, who are contesting election on, TV channels - regarding 14.04.2014 Telecast of political advt. on Doordarshan – clarification – regarding. 12.04.2014 Guidelines regarding applications received from individuals seeking pre-certification of ads of political nature on TV Channels/ Cable Network/ Radio-clarification 11.04.2014 Certification of political advertisement – regarding. 11.04.2014 General Election to Lok Sabha 2014- Application of Model Code of Conduct - display of political functionaries, construction site plaque etc. - clarification. 10.04.2014 General Election to the Lok Sabha, 2014 - Consolidated Instructions on use of vehicles during elections - regarding. 08.04.2014 Appointment of Election Agent-Regarding. 04.04.2014 Nomination of member of Press Council of India in the State level MCMC – regarding. 03.04.2014 Star Campaigner - regarding 03.04.2014 Current General Elections and Bye-Elections- Commission's Order regarding ban on exit poll. 02.04.2014 Current General Elections to the House of the People, 2014 –use of EVMs with Voter Verifiable Paper Audit Trail System (VVPAT)-reg. 02.04.2014 Current General Elections and Bye-Elections- Commission's Order regarding identification of electors at the polling station. 01.04.2014 Direction regarding use of EVMs for this current elections. 01.04.2014 Prohibition of Appointment of sitting Minister/MP/MLA/MLC as Election Agent, Polling Agent or Counting Agent – Clarification regarding. 31.03.2014 Permission for allotment of liquor vends/finalization of wholesales liquor sale during the period of operation of the Model Code of Conduct-reg. 29.03.2014 Issue of Electricity tariff and related order by State Electricity Regulatory Commission –reg. 29.03.2014 Model Code of Conduct- References from Ministries and department of Govt of India on financial matter-Clarification-Regarding 27-03-2014 Model Code of Conduct- Standing Instructions on matter pertaining directly to defence forces. 25-03-2014 General Elections- Enforcement of the Model Code of Conduct– reg. 25-03-2014 Payment of Ex-gratia compensation to families of polling personnel who die or sustain injuries while on election duty-regarding 21-03-2014 Release of funds for ongoing agricultural schemes and permission for normal purchase and distribution of inputs for the ensuing Kharif season– reg. 21-03-2014 Distribution of Photo Voter Slips to the Electors by BLOs - reg. 20-03-2014 Instructions relating to deletion of all references on politicians/Ministers on the official website during election period of General/Bye-elections to the Lok Sabha and State Legislative Assemblies– reg. 20-03-2014 General Elections – Enforcement of Model Code of Conduct - Regarding. 20-03-2014 General Elections to Lok Sabha, 2014 – Commencement of Counting of Votes – Regarding. 20-03-2014 General Elections to Lok Sabha, 2014 – instruction regarding Single Window System for Public Meeting/Rallies/Processions, use of Loudspeakers and use of vehicles for election campaigning as well as use of non-commercial/remote/uncontrolled airports/helipads. 19-03-2014 Biennial Elections to the Bihar Legislative Councils from Graduate's and Teachers' Constituencies, poll for which is scheduled to be taken on 23rd March, 2014- Commissioner's order regarding identification of electors 19-03-2014 Biennial Elections to the Uttar Pradesh Legislative Councils from Graduate's and Teachers' Constituencies, poll for which is scheduled to be taken on 23rd March, 2014- Commissioner's order regarding identification of electors. 19-03-2014 Elections – star campaigners - clarification 19-03-2014 Optional facility of e-filing of Affidavit in Form-26-instruction to all CEOs and Political Parties 18-03-2014 Model Code of Conduct- Ban on Video Conferencing. 18-03-2014 Provision for "None of the above" option on ballot paper for elections to State Legislative Council – regarding. 18-03-2014 General elections to Lok Sabha, 2014 and General Election to the Legislative Assemblies of Andhra Pradesh, Odisha, Sikkim and Arunachal Pradesh and Bye Elections to fill the clear vacancies in Assembly Constituencies of various States- Grant of Paid Holiday – Regarding. 18-03-2014 General Elections to the Lok Sabha, 2014 – Prohibition on Sale of Liquor - Regarding 13-03-2014 Facilities to be provided to differently abled electors 11-03-2014 General Elections to the House of the People, 2014 and the State Legislative Assemblies of Andhra Pradesh, Odisha and Sikkim - Protection of voting rights of electors subjected to Preventive Detention - regarding. 11-03-2014 Prevention of defacement of Property & other campaign related items-Clarification regarding use of flags of political parties/candidate. 07-03-2014 Guidelines for issue of Postal Ballot Papers. 07-03-2014 Guidelines for issue of Election Duty Certificate 05-03-2014 Conduct of Elections (Amendment) Rules, 2014- Amendment of Rule 90 of Conduct of Election Rules, 1961 –Increase in maximum limit of election expenses-regarding. 05-03-2014 Application to Model Code of Conduct – General Election to Lok Sabha – 2014 and simultaneous elections to State Legislative Assemblies in the States of Andhra Pradesh, Odisha and Sikkim and certain bye-elections-reg. 05-03-2014 General Election to Lok Sabha – 2014 and simultaneous elections to State Legislative Assemblies in the States of Andhra Pradesh, Odisha and Sikkim and certain bye-elections- Release of funds under MPs'/MLAs' Local Area Development Scheme. 04-03-2014 Advisory regarding use of National Flag in rallies of political parties. 03-03-2014 Affidavits filed by candidates- dissemination thereof. 28-02-2014 Fixing uniform rate of remuneration to the officers/officials deployed on election duty -Regarding 27-02-2014 Provision for "None of the above" option on ballot paper for elections to State Legislative Council-regarding. 22-02-2014 Affidavits File by the candidates with their nomination paper-disclosure of assets and liabilities by candidates-assets and liabilities in Foreign countries-clarification 05.02.2014 Provision of NOTA option - clarification - regarding. 27.01.2014 Standardised Voting Compartment at Polling Stations -Regarding. 27.01.2014 Polling Day Facilitation of Voters at Polling Stations –Regarding. 27.01.2014 Assessment and lnventory of Polling Stations - Basic Minimum Facilities (BMF) to be Provided - Regarding. 24.01.2014 Provision for "None of the above" option on ballot paper for elections to Rajya Sabha - Regarding 16.01.2014 Amendment to Form 17 A appended to the Conduct of Election Rules, 1961 -reg 15.01.2014 General Election to House of the People (Lok Sabha), 2014 –Transfer/Posting of Officers-regarding. 09.01.2014 Preparation of Due-Constitution Notification-Regarding. 7.12.2013 Clarification on 'None of the above' - counting of votes - reg. 5.12.2013 Counting of postal ballots – additional instructions 4.12.2013 Voting through postal ballots – additional instructions for more transparency- regarding. 4.12.2013 Counting of votes polled on EVMs– additional instructions for more transparency- regarding. 4.12.2013 Counting of votes polled on EVMs– additional instructions for more transparency- regarding. 4.12.2013 Counting of postal ballots – additional instructions 27.11.2013 Amendment to the Registration of Electors Rules, 1960 -regarding 24.11.2013 General Election to the State Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Delhi and bye-elections to fill the casual vacancies in the State Legislative Assemblies of Gujarat and Tamil Nadu – Grant of paid holiday to employees on the day of Poll - Regarding 20.11.2013 Elections using VVPAT System - Format for declaration under Rule 49MA 20.11.2013 Use of EVMs with Printers – Format of declaration under rule 49MA of C.E Rules, 1961 – regarding. (English / हिंदी) 14.11.2013 General Election to the State Legislative Assembly of NCT of Delhi – Commission's Order regarding use of VVPAT in 40 New Delhi Assembly Constituencies in NCT of Delhi. (English / हिंदी) 14.11.2013 General Election to the State Legislative Assembly, 2013 – Commission's Order regarding use of VVPAT in 10 Assembly Constituencies in Mizoram 13.11.2013 Matter relating to nomination, allotment of symbols, scrutiny etc. (English & हिंदी) 12.11.2013 General Election to the State Legislative Assembly of NCT of Delhi – Commission's Order regarding use of EVM. (English / हिंदी) 12.11.2013 General Election to the State Legislative Assembly of NCT of Delhi – Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station.(English / हिंदी) / 12.11.2013 Views of political parties on the proposal regarding opinion polls. 12.11.2013 General Election to the State Legislative Assembly, Rajasthan – Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station.(English / हिंदी) 11.11.2013 Bye-Election to the State Legislative Assembly of Tamil Nadu- Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station. 7.11.2013 General Election to the State Legislative Assembly of Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan, NCT of Delhi, Tamil Nadu & Gujarat, 2013 - Exit Poll - regarding. (English / हिंदी) 7.11.2013 General Election to the Legislative Assembly of Madhya Pradesh- Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station. (English / हिंदी) 6.11.2013 General Election to the Legislative Assembly of Mizoram- Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station. 5.11.2013 General Election to the State Legislative Assembly of Mizoram – Commission's Order regarding use of EVM . 31.10.2013 General Election to the State Legislative Assembly of Chhattisgarh- Commission's Order regarding use of Electors Photo Identity Card. (English / हिंदी) 30.10.2013 Provision for 'None of the above' - Regarding. (English / हिंदी) 18.10.2013 The Constitution (Scheduled Tribes) Order (Amendment) Act, 2013 - reg. 15.10.2013 Bye election to the Legislative Assembly, 2013 - Exit Poll – regarding. 15.10.2013 General Elections to the State Legislative Assemblies, 2013 – Protection of voting rights of electors subjected to preventive detention 15.10.2013 The Conduct of Election (Amendment) Rules, 2013-reg. 11.10.2013 Provision for "None of the above" option on the EVM/Ballot Paper - Instruction 11.10.2013 Provision for "None of the above" option on the EVM/Ballot Paper- Instructions. 09.10.2013 The Representation of the People (Amendment and Validation) Act, 2013-reg. 30.09.2013 Judgment dated 13-09-13 of the Hon'ble SC in WP (C) No. 121 of 2008- Resurgence India vs. ECI and other, regarding filing of incomplete affidavit of candidates. 06.09.2013 Disqualification for conviction under Section 8 of the Representation of the People Act, 1951-Clarification – regarding. 06.09.2013 Reimbursement of TA of polling personnel and observer for attending judicial proceedings on behalf of the Commission after retirement – regarding. 21.08.2013 Notification regarding ban on exit poll during Bye-election to the Legislative Assembly of Nagaland 19.08.2013 Bye-Elections to the State Legislative Assembly of Nagaland - Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the pooling station.08.08.2013 Bye-Elections to the State Legislative Assembly of Karnataka - Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the pooling station.08.08.2013 Bye-Elections to the State Legislative Assembly of Andhra Pradesh - Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the pooling station.07.08.2013 Supreme Court Judgement in W.P(C) Nos. 490 of 231 of 2005.02.08.2013 Notification regarding ban on exit poll during Bye-election to the House of the people of Karnataka State. 02.08.2013 Notification regarding ban on exit poll during Bye-election to the Legislative Assembly of Andhra Pradesh 30.07.2013 Civil Appeal Nos. 3040-3041 of 2004- The Chief Election Commissioner etc. Vs. Jan Chaukidar (Peoples Watch) and Ors.-reg.18.06.2013 Preparatory activities for Exercise of Franchise by persons on election duty-reg.17.06.2013 Election to the council of states, appointment of authorized agents –reg.12.06.2013 Affidavits filed by candidates – complaints/counter affidavits filed against the statements in the affidavits – dissemination thereof.03.06.2013 Bye election to the House of the People, 2013 - Exit Poll – regarding.28.05.2013 Bye-Election to the House of the People of the West Bengal State - Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station.04.05.2013 Notification regarding ban on exit poll during General Election to Legislative Assembly of Karnataka.(Modified)02.05.2013 Counting of voters – Randomization of counting staff – Regarding.15.04.2013 General Election to the State Legislative Assembly of Karnataka- Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station11.04.2013 Notification regarding ban on exit poll during General Election to Legislative Assembly of Karnataka.22.03.2013 General Elections to the Legislative Assembly of Karnataka – Provision of Rule 49 O of the Conduct of Elections Rules, 1961, regarding electors deciding not to vote 21.03.2013 Standard Operating Procedure to be adopted by the officer/officials involved in implementation and execution of the Election Expenditure Monitoring – Reg. 14.03.2013 Procedure for reporting of true and correct account of election expenses by the candidates – matter reg20.02.2013 Affidavit to be filed by the candidates with their nomination paper - regarding. 07.02.2013 General-Elections to the Legislative Assemblies of Meghalaya, Nagaland and Tripura and bye elections to the Legislative Assemblies- 2013 - Exit Poll – regarding.06.02.2013 General-Election to the State Legislative Assembly, 2013– Commission's Order regarding use of Electors Photo Identity Cards.31.01.2013 General-Election to the State Legislative Assembly, 2013– Commission's Order regarding use of Electors Photo Identity Cards.24.01.2013 Bye-election to the Council of States from Maharashtra – Declaration of 'Dry Day' – regarding.21.01.2013 Filing of nominations and scrutiny of nomination papers- additional measures to ensure transparency/accountability.19.11.2012 General Election to the State Legislative Assembly of Gujarat- Commission's Order regarding use of Electors Photo Identity Card and other alternative documents for identification of electors at the polling station.6.11.2012 Handbook for Returning officer for election to the Council of States & State Legislative Councils-1992 (reprint-1996) - amendments - Regarding.1.11.2012 Clarification about categories of persons and staff to be treated as "Voters on election duty" for the purpose of postal ballot facility.17.10.2012 Electors deciding not to vote under Rule 49O- Procedure to be followed – Collection of figures from Form 17C at the time of counting of votes polled for General Election to the Legislative Assemblies of Himachal Pradesh and Gujarat on 20-12-2012.18.10.2012 General Election to the State Legislative Assembly of Himachal Pradesh- Commission's Order regarding use of Electoral Photo Identity Cards.(English / हिंदी) 16.10.2012 Guidelines for smooth management of Postal Ballot Papers for Police Officers on poll duty - regarding.15.10.2012 Notification regarding ban on Exit Poll during General Election to the Legislative Assemblies of Himachal Pradesh and Gujarat12.10.2012 Affidavits filed by the candidates with their nomination paper-uploading on website- regarding .26.09.2012 Affidavit to be filed by the candidates with their nomination paper- regarding.17.09.2012 Clarification on initiating action against a person violating election laws-regarding.12.09.2012Time-Bound Preparatory Training for SR 2013 - of EROs, AEROs, ACMTs at district level, and of BLOs within ACs.10.09.2012Revised format of Affidavit to be filed by the candidates with their nomination paper w.e.f. 01-08-2012- clarification.27.08.2012Measures to check 'Paid News' during elections i.e. advertisement in garb of news in Media and related matters – revised guidelines – regarding.24.08.2012Affidavit to be filed by the candidates with their nomination paper- modification of format - regarding, corrigendum13.08.2012Guidelines for smooth management of Postal Ballot Papers for Police Officers on poll duty -regarding.13.08.2012Guidelines for smooth management of Postal Ballot Papers for Drivers/conductors and cleaners of vehicles requisitioned on poll duty -regarding.13.08.2012Guidelines for smooth management of Postal Ballot Papers for employees on poll duty - regarding. 27.07.2012 Misuse of religious institutions for political purposes – regarding.20.07.2012Affidavits filed by the candidates with their nomination paper clarification – regarding02.07.2014 Affidavit filed by candidates along with their nomination papers-dissemination thereof.(हिन्दी & English) 02.07.2012Protocol for First Level Checking (FLC) of EVMs- modifications 29.06.2012Data entry of Election petition status and physical verification of EVMs 26.04.2012Bye-elections to the Lok Sabha/State Legislative Assemblies – instructions on enforcement of Model Code of Conduct- – regarding24.04.2012Application of Model Code of Conduct- Bye-Elections to the Parliamentary Constituency/ Legislative Assemblies of the States of Andhra Pradesh, Goa, Jharkhand, Kerala, Madhya Pradesh, Maharashtra, Tamil Nadu, Tripura, Uttar Pradesh & West Bengal24.04.2012Release of funds under MPs'/MLAs' Local Area Development Scheme23.04.2012Electronic Voting Machines-EVM Tracking Software- regarding.12.04.2012Replacement of original Real Time Clock Battery during First Level Checking of EVMs - regarding.3.03.2012Arrangements for counting of votes- regarding.1.03.2012Arrangements for counting of votes- regarding.14.02.2012Security measures for polled Electronic Voting Machines stored in Strong Rooms for counting of votes - regarding.10.02.2012Providing a piece of cotton cloth/duster to polling parties for removing ink from the thumb of illiterate voters after getting their thumb impression in Form-17-A – Regarding.8.02.2012Scrutiny of Form-17A and other documents-reg.20.01.2012 Comprehensive instructions on Electronic Voting Machines- regarding.18.01.2012 Prevention of defacement of property and other campaign related items - revised instructions - regarding.28.12.2011Celebration of Republic Day – attendance of political functionaries.26.12.2011Data Entry of all Electronic Voting Machines (EVM) data in EVM tracking software - regarding.26.12.2011Scrutiny of nomination papers – Offices exempted from disqualification for holding office of profit - regarding.26.12.2011Scrutiny of nomination papers – Offices exempted from disqualification for holding office of profit - regarding (हिन्दी Version).24.12.2011Special revision of electoral roll w.r.t 1.1.2012 – final publication – regarding 24.12.2011Application of Model Code of Conduct – General elections to the Legislative Assemblies of Goa, Manipur, Punjab, Uttar Pradesh and Uttarakhand -regarding.24.12.2011Release of funds under MPs'/MLAs' Local Area Development Scheme. 14.12.2011Best Electoral Practices Award to the nominated DEOs/SPs - reg.13.12.2011General Election to the Legislative Assemblies of Uttar Pradesh, Uttarakhand, Punjab, Goa & Manipur – Appointment of Voters' Awareness Observers-reg. 01.12.2011General Elections to the State Legislative Assemblies of Goa, Punjab, Manipur, Uttarakhand and Uttar Pradesh – Transfer/Posting of Officers – regarding01.11.2011National Voters' Day (25th January) – 2012.01.11.2011National Voters' Day (25th January) – 2012.11.10.2011 Restrictions on presence of political functionaries in a constituency after the campaign period is over. 11.10.2011 General/Bye-elections to the Lok Sabha/State Legislative Assemblies/Councils-period of enforcement of Model Code of Conduct- regarding.13.09.2011Instructions on Election Expenditure Monitoring for UP,Punjab,Uttarakhand,Manipur and Goa - September 201101.09.2011 Affidavit filed by the candidates with their nomination papers - regarding.05.08.2011 Biennial/Bye-elections to the Council of States (Rajya Sabha), 2011 - Information related to nominations/declaration of result - reg.12.07.2011Special Summary Revision of Electoral Rolls with reference to 1st January, 2012 as the qualifying date – SVEEP plan for maximisation of enrolment – regarding. 14.05.2011 Model Code of Conduct - regarding.09.05.2011 General Elections to the Legislative Assemblies 2011 - Exit Poll - regarding.07.05.2011 Arrangements for Counting - regarding.07.05.2011 Action to be taken during counting of votes in case Presiding Officer does not press CLOSE button of CU at the end of poll.05.05.2011 Arrangements for counting - regarding.04.05.2011 Model Code of Conduct- Tours of Chief Minister and Ministers of Union Govt. - regarding.29.04.2011 Procedure to be adopted in the polling stations in case there is a complaint from a voter regarding candidate lamp of the Ballot Unit at voting time28.04.2011 Action to be taken in case of malfunctioning of Electronic Voting Machines (EVM) during counting05.04.2011 Model Code of Conduct for the guidelines of political parties and candidates in connection with Meeting of Municipalities - regarding.03.04.2011 Clarification regarding Second Randomization of EVMs.01.04.2011 Model Code of Conduct - Tours of Chief Minister - regarding.28.03.2011 General Election to Legislative Assembly 2011 - Vehicle permit for district office bearers of recognized political party - regarding.28.03.2011 Request of Political Parties for vehicle permission for transporting publicity material.24.03.2011 Clarification regarding Second Randomization of EVMs.23.03.2011 Clarification that the candidates are required to furnish details of deposits in bank, post office, etc. under the heading "Details of Moveable Assets" but it is not necessary to mention the Account Number in the revised format of Affidavit23.03.2011 General Election to Legislative Assembly, 2011 - Vehicle permit for district office bearers of recognized political party - regarding.23.03.2011 General Elections to the Legislative Assembly to Assam, West Bengal, Kerala, Tamil Nadu and Puducherry - Request of Political Parties for vehicle permission for transporting publicity material - regarding.23.03.2011 General elections to the Legislative Assembly to Assam, West Bengal, Kerala, Tamil Nadu and Puducherry - permission to fly party flags of parties having alliance or seat sharing in the elections - reg.23.03.2011 General elections to the Legislative Assembly to Assam, West Bengal, Kerala, Tamil Nadu and Puducherry - security cover for vulnerable areas - regarding.23.03.2011 General election to the State Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2011 - use of helicopters by candidates, political leaders etc for campaign purposes - maintenance of proper record thereof22.03.2011 An overseas elector who is outside India contesting an election can take the oath before the diplomatic or consular representative of India in the country where the candidate happens to be.22.03.2011 Composition of polling party with two polling officers in the event of shortage of polling staff - duties to be performed by the two Polling officers.19.03.2011 General Election to the State Legislative Assembly to West Bengal, Tamil Nadu, Assam, Kerala and Puducherry - regarding.19.03.2011 Utilization of Voter's Slips as an alternate Voter ID - Modification of instructions on Voter Slips - regarding.18.03.2011 New guidelines of the Commission for expenditure monitoring & Appointment of an additional agent for expenditure matters forwarded to all recognised political parties.18.03.2011 New guidelines of the Commission for expenditure monitoring & Appointment of an additional agent for expenditure matters forwarded to all CEOs.17.03.2011 Format in which the lists of members of the legislative assemblies and the members of the electoral college of a Union Territory, are to be maintained for the purposes of elections to the Council of States and State Legislative Council16.03.2011 Checking of Affidavits when they are filed to ensure they are in the revised format and all columns are filled up legibly.15.03.2011 Drafting of polling personnel for election duty Randomization of polling personnel regarding.14.03.2011 Ban on conduct of exist poll during G.E. to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry.14.03.2011 Direction about use of EVM for conduct of poll during the G.E. to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry.13.03.2011 General Election to Legislative Assembly, 2011- violation of MCC - Regarding.11.03.2011 General Election to Legislative Assembly, 2011 - Poll - Reg.10.03.2011 Electors deciding not to vote under Rule 49 O - procedure to be followed - Collection of figures from Form 17C at the time of counting - regarding.10.03.2011 Drafting of retired Police personnel and ex-servicemen for election duty - Reg.05.03.2011 Election Expenditure Monitoring - Regarding05.03.2011 General Election to Legislative Assemblies of Assam, Kerala,Tamil Nadu, West Bengal and Puducherry - Counting of Votes - regarding.05.03.2011 SECURITY AND LAW & ORDER-SENSITIVITY05.03.2011 Vulnerability Mapping04.03.2011 Counting Of Votes Videography of proceedings at each counting table and display thereof on the display panel - Regarding.01.03.2011 Release of funds under MPs / MLAs Local Area Development Scheme.01.03.2011 Application of Model Code of Conduct - General elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - regarding.25.02.2011 Revised format for filing affidavit regarding criminal background, assets, liabilities and educational qualifications.25.02.2011 Revised format for filing affidavit regarding criminal background, assets, liabilities and educational qualifications (हिन्दी Version).25.02.2011 Revised ceiling of election expenditure ((English / हिंदी) 18.02.2011 Distributing voters slip to the voters by District Administration - reg.18.02.2011 Requisition of Staff for election purpose - regarding.08.02.2011 Affidavits filed by the candidates with their nomination paper.21.01.2011 Parameters for Tamil Nadu and Puducherry General Election, 201114.12.2010 General Elections to the State Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry - Transfer / Posting of Officers - regarding08.12.2010 Protocol for First Level Checking of EVMs - regarding.20.11.2010 Action to be taken in case of malfunctioning of Electronic Voting Machines (EVM) during counting of votes.25.10.2010 Mandatory conduct of mock poll and certification thereof.22.10.2010 Monitoring of production, storage and distribution of liquor during election - Regarding.23.09.2010 Preparation of Electronic Voting Machines (EVMs) during elections- reg.17.09.2010 Loaning of EVMs to State Election Commissions for conducting local bodies elections - regarding.13.08.2010 EVM awareness programmes and EVM training- regarding.04.08.2010 Protocol for First Level Checking (FLC) of EVMs.28.07.2010 Use of School/College/Educational Institution premises for the purpose of elections and setting up of Strong Rooms/Counting Centre - regarding.22.07.2010 Bye - election to the Andhra Pradesh Legislative Assembly July 2010 - regarding - identification of voters - particulars of document produced08.06.2010 Measures to check Paid News during elections i.e. advertising in the garb of news in Media03.05.2010 Storage and Safety arrangement of EVMs - regarding.17.03.2010 The Representation of the People (Amendment) Act, 2009- Providing for appeal against the order of the ERO on Applications filed during continuous updation, Increase in security deposit for contesting election & ban on exit polls came into effect from 01-02-2010.10-04-2010 Conduct of Elections Rules, 1961 – Return of Election in Form 21E- order of names-reg. 24.02.2010 Biennial/Bye - Elections to the Legislative Councils from Council Constituencies Instructions - regarding.05.01.2010 Biennial Election to the Uttar Pradesh Legislative Council from Local Authorities Constituencies - Clarification regarding.04.01.2010 Biennial Election to the Uttar Pradesh Legislative Council from 35 Local Authorities Constituencies - Videography at polling stations during poll - regarding.04.01.2010 Biennial Election to the Uttar Pradesh Legislative Council from 35 Local Authorities Constituencies - Deployment of Micro Observers at all Polling Stations during poll - regarding.04.01.2010 Biennial Election to the Uttar Pradesh Legislative Council from Local Authorities Constituencies - various instructions - regarding.31.12.2009 Biennial Election to the Uttar Pradesh Legislative Council from 35 Local Authorities Constituencies - Various Instructions - regarding.31.12.2009 Biennial Election to the Uttar Pradesh Legislative Council from 35 Local Authorities Constituencies - Deployment of Micro Observers at all Polling Stations during poll - regarding.30.12.2009 Requisition of Staff for election purpose - Regarding.29.12.2009 Biennial /Bye-Elections to the Legislative Council - Deployment & Duties of Observers - Regarding.25.12.2009 Biennial Election to Legislative Council from Local Authorities Constituencies - Instructions - regarding.23.12.2009 Biennial Election to the Uttar Pradesh Legislative Council from 35 Local Authorities Constituencies - Videography at polling stations during poll - regarding.30.10.2009 Mandatory conduct of Mock Poll and certification therein.15.09.2009 Application of Model Code of Conduct - Proposal to ban conventions based on Caste, religion or language after announcement of Elections - regarding.13.08.2009 Application of Model Code of Conduct - Clarification on unfurling of National Flag on the Independence Day Celebration - regarding.18.05.2009 Model Code of Conduct - Delegation of powers to dispose off Model Code of Conduct references of routine nature - regarding.18.05.2009 Applicability of Model Code of Conduct during general elections - Clarification - Regarding.15.05.2009 Counting of Votes - regarding.15.05.2009 Restriction on the number of persons who may accompany the candidate for receiving the certificate of Election.14.05.2009 Counting Centres Observers - regarding.13.05.2009 Appointment of counting agents.12.05.2009 Security Measures for Electronic Voting Machine - regarding.12.05.2009 Election/Polling/Counting Agent - prohibition against appointment of Minister/MP/MLA/MLC etc. - regarding.12.05.2009 Security Measures for Electronic Voting Machine - regarding.12.05.2009 Interpretation of Rules regarding assignment of Counting Agents for the Lok Sabha counting of 16th May 2009 - regarding.09.05.2009 Persons having security cover to be prohibited from being appointed as Election Agent, Polling Agent or Counting Agent - regarding09.05.2009 GE 2009 - Mock run of Genesys Counting Application - regarding09.05.2009 General Election 2009 - Polling% - regarding07.05.2009 Rationalisation of Counting Centres - regarding.05.05.2009 List of counting centres - regarding04.05.2009 Additional data to be collected to handle complaints regarding poll process03.05.2009 Notification Regarding change in hours of poll in Bihar of Phase-IV03.05.2009 Use of Videography and digital cameras during elections - period of retention thereof - regarding.01.05.2009 Engagement of child labour in the election process - Regarding30.04.2009 Facilitation for Senior Citizen and Physically Challenged Voters - regarding.28.04.2009 Issuance of Digital Certificate to Returning Officers28.04.2009 Appointment of Gram Panchayat Pradhan/Gram Panchayat Sarpanch/Panchayat members as Election/Polling/Counting Agent26.04.2009 Preparations for Counting - Computerisation26.04.2009 Preparations for Counting - Computerisation26.04.1009 Model Code of conduct - reg.26.04.2009 Model Code of conduct - briefing of CM/HM by police officers - reg.25.04.2009 Notification Regarding change in hours of poll in 2 PCs of Bihar of Phase-III25.04.2009 Election/polling/counting agent - prohibition against appointment of Minister/MP/MLA/MLC, etc.22.04.2009 Identification of electors at the polling station.22.04.2009 Training for the GENESYS counting application - regarding22.04.2009 Clarification on conduct of mock poll in case of replacement of EVM.21.04.2009 Model Code of Conduct - Tours of Chairmen and Members of Commissions like the National Commission for Scheduled Castes etc - regarding.21.04.2009 Observer's badges and vehicle stickers19.04.2009 Candidates authorised to nominate one representative for each place identified for scrutiny of form 17A18.04.2009 Rationalization of Counting Centres - regarding.18.04.2009 Clarification regarding appointment of micro Obervers16.04.2009 Clarification on Broadcast of Panel Discussion/Debates/Interviews with political panelists during election period.15.04.2009 Contingency Plan for use of ballot boxes during Election to Parliamentary Constituencies - General Election 2009.15.04.2009 Display of Ballot Units at Dispersal Centre for Demo.14.04.2009 Cascading of additional Ballot Units - randomisation - regarding.13.04.2009 Applicability of Model Code of Conduct - Display of advertisements and hoardings at the cost of public exchequer12.04.2009 Video Coverage of rallies/public meetings.12.04.2009 Use of ECI stickers on SEC's EVM12.04.2009 Movement of unused EVM - regarding11.04.2009 Additional documents for establishing the identity of electors for the General Election-200909.04.2009 Applicability of Model Code of Conduct - Use of Aircraft / Helicopter by Political Parties - regarding.09.04.2009 Video conferencing relating to Communication Plan in connection with the Lok Sabha Elections 2009 - regarding.08.04.2009 Cascading of additional Ballot Units when used - steps regarding08.04.2009 Management of EVM crisis arisen out of excess number of candidates in various parts of the country - steps regarding.08.04.2009 Police briefing for Chief Minister and Home Minister - regarding06.04.2009 Account of election expenses of candidates - regarding.06.04.2009 General Elections to the House of the People, 2009/State Legislative Assemblies and Bye-elections - 2009 - Commission's Order regarding use of Electoral Photo Identity Cards03.04.2009 Model Code of Conduct - Compliance of the Commission's Instructions - reg.03.04.2009 Affidavits filed by candidates alongwith their nomination paper - clarification.02.04.2009 Preparation of Marked copies of electoral rolls - Regarding.02.04.2009 Press Conferences of Ministers - regarding.01.04.2009 Mandatory Presence of Observer during scrutiny01.04.2009 Display the photographs/calendars, etc. of national leaders and prominent personalities in the government offices/ premises - clarification regarding.01.04.2009 Handbook for candidates - 2009 - clarification.31.03.2009 Expenditure incurred by leaders of the party in election campaign - use of aircrafts/helicopters - regarding.31.03.2009 Clarification regarding communication of names of leaders of political parties for the purposes of Section 77(1) of the Representation of the People Act 195130.03.2009 Applicability of Model Code of Conduct - Requisition of godowns of Food Corporation of India - regarding.30.03.2009 Grant of paid holiday to employees on the day of poll - regarding.28.03.2009 List of political parties and election symbols - regarding.28.03.2009 Prevention of misuse of vehicles during election - regarding.27.03.2009 General Election to the House of the People 2009 - Use of Electronic Voting Machines.26.03.2009 Video conferencing relating to GENESYS training in connection with the Lok Sabha Elections 2009 - regarding.25.03.2009 Handbook for candidates 2009 - correction of printing error -clarification.25.03.2009 Handbook for candidates 2009 - correction of printing error - regarding.25.03.2009 General election to Lok - Sabha 2009 - Application of model code of conduct - clarification regarding.25.03.2009 Guidelines for smooth management of Postal Ballot Papers - regarding.24.03.2009 Facilities to be provided to electors with disability - Order of Hon'ble Supreme Court in WP (civil) No. 187 of 2004 - Publicity of Commission's instructions - Reg.21.03.2009 Affidavits filed by the candidates alongwith nomination paper.20.03.2009 Advertisement of political nature on TV channels, cable network and Radio.19.03.2009 General Election to Lok Sabha, 2009 - continuous updation of electoral rolls - regarding.19.03.2009 Advertisement of political nature on TV channels, cable network and Radio.19.03.2009 Model Code of Conduct18.03.2009 Rationalization of Counting Centres - regarding.18.03.2009 Introduction of Braille Signage Features in Electronic Voting Machines.14.03.2009 Provisions of the Law in the State relating to prevention of defacement of property.12.03.2009 Introduction of Braille Signage Features in Electronic Voting Machines.12.03.2009 General Election to the Lok Sabha 2009/State legislative Assemblies.09.03.2009 Applicability of Model Code of Conduct -Regarding09.03.2009 General Election to the Lok Sabha - 2009 - Model Code of Conduct - reg.09.03.2009 Applicability of Model Code of Conduct - Regarding.09.03.2009 General Elections to the House of the People & to the Legislative Assemblies of Andhra Pradesh Orissa and Sikkim - Provision of Rule 49O of the Conduct of Elections Rules 1961 regarding electors deciding not to vote.05.03.2009 General Elections - Enforcement of the Model Code of Conduct - reg24.02.2009 Drafting of Polling Personnel for election duty General Election 2009 - Randomization of polling personnel - clarification - regarding.23.02.2009 Publication of advertisements in connection with occasions like World Habitat Day, Pulse Polio/HIV awareness campaigns and celebrations of various 'Diwas' like Independence Day, Republic Day, Gandhi Jayanti, State Formation days.23.02.2009 Colour of packing of Statutory Covers, Non- Statutory Covers and Election Material to be submitted by the Presiding Officers - regarding.18.02.2009 Model Code of Conduct - Compliance in letter and spirit - regarding18.02.2009 Model Code of Conduct - Compliance in letter and spirit - regarding18.02.2009 The Commission's instruction on Posting of Officers dated 04-02-09 - clarifications regarding.17.02.2009 Payment of Ex - gratia compensation to the families of polling personnel who die or sustain injuries while on election duty.10.02.2009 Filing of nominations and scrutiny of nomination papers - Additional measures to ensure transparency/accountability10.02.2009 Statutory - Non Statutory Forms - regarding.08.02.2009 General Election to the Lok Sabha - 2009 visit of political functionaries with security covers - Regarding05.02.2009 Commission's instructions regarding violation of the provisions for maintenance of secrecy of voting - regarding.04.02.2009 Additional guidelines on management of Postal Ballot Papers and the use of Election Duty Certificate.30.01.2009 Duties and responsibilities of Nodal Officer.30.01.2009 Appointment of Observers to watch the General Election/Bye-elections - Instructions for substitution/replacement of an officer appointed as Observer.29.01.2009 Videographing of critical events relating to the conduct of elections - Supply of CDs - regarding.28.01.2209 Election related advertisements of political parties- effect on account of election expenses of individual candidates.22.01.2009 General Election to Lok Sabha - 2009 - Counting of Votes - Role of Commission's Observers - Regarding.21.01.2009 Instructions to be followed by Presiding Officers at the polling station at the end of poll21.01.2009 Appointment of micro observer-additional instruction - Regarding.21.01.2009 Counting of Votes - regarding.21.01.2009 January 11 2005 of the Hon'ble Supreme Court in Civil Apeal No.9228 of 2003 - (Janak Singh Vs. Ram Das Rai and others) - reg.21.01.2009 General Election to the Lok Sabha 2009 - Training of polling parties on EVMs and procedure to be followed at the polling station - regarding21.01.2009 General Election to the Lok Sabha 2009 - Carrying of copy of electoral rolls inside the polling station by polling agents - Regarding.19.01.2009 Counting of vote for General/Bye - election to the House of People/State Legislative Assembly - ensuring transparency - regarding.19.01.2009 Counting of vote for General/Bye - election to the House of People/State Legislative Assembly - ensuring transparency - regarding.19.01.2009 Supply of copy of electoral roll to candidates of recognized political parties - clarification.14.01.2009 Concession under paragraph 10 of the Election Symbols (Reservation and Allotment) Order 1968 to use the reserved symbol of the State Party in other States14.01.2009 Conditions for treating a candidate as one set up by political party - Requirements to be followed - regarding09.01.2009 Training of police officials associated with conduct of elections.07.01.2009 Feedback about Dummy Candidates - measures to be taken in this regard.06.01.2009 Replacement of EVM during poll - requirements to be followed - regarding.23.12.2008 Training of election machinery including polling and police officials associated with conduct of elections23.12.2008 Tracking the names of officers transferred by the order of the Election Commission of India charged with dereliction of duty etc18.12.2008 General Election to the House of People 2009 - Providing of additional Polling Personnel for polling stations having more than 1200 electors - Regarding18.12.2008 Criteria for appointment of District Election Officer/Retuning Officer - clarification regarding.18.12.2008 Tracking the presence of polling agents at the polling stations on the poll day and mandatory conduct of Mock Poll and certification therein16.12.2008 Arrangements at the Reception Centre on the poll day - provision for special counter for tracking information from specific polling stations - regarding21.11.2008 The Commission's order dated 15th April 2004 regarding advertisements of political nature on T.V Channels & Cable T.V. Networks - Extension to Radio21.11.2008 Advertisements on political nature on Radio- Regarding10.11.2008 (Instructions on defacement of property -regarding (English / हिंदी) 24.10.2008 Election Expenditure on travel by Lead Campaigners - Use of helicopter for election campaign etc. 24.10.2008 Restrictions on Presiding (and other) officer to go near the voting compartment24.10.2008 Appointment of Micro Observers - Guidelines & Check List - Regarding24.10.2008 Preparation of District Election Plan - Regarding24.10.2008 Identification of critical polling stations and measures to be taken to ensure free and fair elections24.10.2008 Role of Central Police Forces (CPF) and State Police in conduct of polls and Amenities for CPF - Regarding21.10.2008 Guidelines for smooth management of Postal Ballot Papers - regarding.19.10.2008 General Election to the Legislative of Assemblies 2008 - Use of official vehicle by the functionaries of the various Boards/Commissions etc.- regarding.14.10.2008 Persons having security cover to be prohibited from being appointed as Election Agent, Polling Agent or Counting Agent - Regarding.07.10.2008 Prevention of defacement of property and other campaign related items - revised instructions- regarding (English / हिंदी) 19.09.2008 Drafting of Polling Personnel for election duty-Randomization of Polling Personnel.11.08.2008 Use of EVM in the elections- additional transparency measures.11.08.2008 Use of EVM at polling stations additional instructions to ensure purity of elections.08.08.2008 Integration, carrying out corrections, printing and sharing of photo-rolls with political parties and contesting candidates.15.07.2008 Tracking the presence of polling agents at the polling stations on the poll day and mandatory conduct of Mock Poll and certification therein.23.11.2007 Tours of Ministers - General Elections23.11.2007 Prevention of misuse of vehicles during elections21.11.2007 Instructions relating to deletion of all references on politicians/Ministers on the official website during election period of General / Bye-Elections to the Lok Sabha and State Legislative Assemblies - regarding12.11.2007 Instruction on the operation of temporary campaign office by the candidates during election period of General / Bye-Elections to the Lok Sabha and State Legislative Asse- regarding.08.11.2007 Prohibition of Political advertisements on Radio Channel.05.11.2007 Preparation of electoral roll in alphabetical order - Regarding.02.11.2007 Supreme Court's order dated 13th April, 2004 relating to advertisements of political nature on Radio, TV Channel and cable networks - clarification - regarding25.10.2007 Recording of particulars of identity proof produced by the voters in the Remarks column of Register of Voters (Form 17A) by the Polling Officer - Regarding.25.10.2007 Role of CPMF and State Police in conduct of polls - Regarding24.10.2007 Security Cover to Ministers/Candidate- regarding.16.10.2007 Restrictions on the Printing of pamphlets, posters etc.12.10.2007 Preparation of Electronic Voting Machines (EVMs) during election(s)- regarding.12.10.2007 Protocol for Security Measures for Electronic Voting Machines during election(s)- regarding.12.10.2007 Protocol for First Level Checking of EVMs before elections.12.10.2007 Procedure for Daily Scrutiny of Video tapes of Critical events.12.10.2007 Engagement of Videographers for the Observers.12.10.2007 Issue of photo identity card to the polling personnel.12.10.2007 Scrutiny of Register of Voters (Form 17-A) - Regarding12.10.2007 Measures to ensure free and fair elections- Prevention of intimidation to the voters of vulnerable sections of electorate- Mapping of Vulnerability- regarding12.10.2007 Appointment of Polling Age - Comprehensive instructions/direction- Regarding06.10.2007 Model Code of Conduct - Complaint Monitoring System - Regarding.26.09.2007 Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks29.08.2007 Counting of votes for General/Bye- elections to the House of People/State Legislative Assembly - ensuring transparency-regarding15.04.2007 Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks04.04.2007 Party Campaigners under Section 77(1) of the Representation of the People Act. 1951 - Regarding.04.04.2007 Account of election expenses of candidates - Section 77(1) of the Representation of the People Act. 1951 - regarding.29.03.2007 Section 77 of the Representation of the People Act, 1951 - Election Expenditure of candidates - regarding.16.03.2007 Use of vehicles for campaign purpose by candidates and political parties.24.02.2007 Restrictions on persons having security cover to become Election/Polling/Counting Agent-regarding.09.02.2007 Restriction on number of vehicles and people at the time of nominations17.01.2007 Use of Videography and digital cameras during elections - Consolidated Instructions thereon.12.01.2007 Preventive measures near polling booth on poll day-Setting up of Election Booths by Candidates/Political Parties.11.01.2007 Counting Centers - Arrangements thereat - including security arrangements.09.01.2007 Provision of facilities for Observers.08.01.2007 Restrictions on presence of political functionaries in a Constituency after the campaign period is over.07.01.2007 Code of Conduct - DO`s & DONT`s15.12.2006 IT Related Preparations by the CEOs01.04.2006 Accommodation to Ministers24.08.2004 Restrictions on the Printing of pamphlets, posters etc10.04.2004 Expenditure to be incurred on barricades and rostrums etc.

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 Mobile App 'Voter Helpline' from Play Store and App Store. The  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.

×
×
  • Create New...