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  1. 2,230 downloads

    No. ECI/PN/61/2019 Dated: 1st June, 2019 Press Note ECI PRESS RELEASE ON VOTER TURNOUT DATA Two categories of votes are counted to arrive at the final result of General Elections 2019, first is Votes polled in EVM by General voters from over 91.1 Crores electors at Polling Stations and second category is Postal Ballots returned from over18 Lakh Service voters and also from the polling personnel deployed for the poll duties, outside their Parliament Constituency in case of single elections and all polling personnel in case of simultaneous elections as was the case recently when besides the election to 17th Lok Sabha, the Assembly elections for four states namely Andhra Pradesh, Arunachal Pradesh, Odisha and Sikkim to Lok Sabha and Vidhan Sabha also went for poll. The provisional voter turnout data is displayed as percentage figure on Election Commission of India (ECI) Web site and Voter Helpline Mobile App on the poll day as uploaded by the Returning Officer(RO)/Assistant Returning Officer (ARO) based on the approximate percentage turnout figures obtained from Sector magistrates who in-turn get it periodically over phone/ in person from about 10 Presiding officers. After scrutiny of documents by the RO, provisional number of General voters’ turnout is compiled and uploaded on the ECI website based on the Polling Station wise tentative voter turnout data reported by the Presiding Officers, with male/female voter breakup, added together to get the PC wise provisional voter turnout. All these figures are provisional, based on estimates which are subject to change as is made clear from the disclaimer on the website that "the data is estimated and subject to change". This provisional voter turnout data is made available by ROs on regular intervals, which is collated by Chief Electoral Officers and ECI on the web site for wider dissemination and to ensure transparency in information dissemination. At the time of counting, postal ballots received up to 8 AM on Counting day are first pre-counted and valid Postal ballots are then taken up for after actual counting for both of the categories a. the Service voters and b. the polling personnel deployed for the poll duties. The Postal ballot count is added to the EVM General voters’ count to give the final votes polled in every PC and the votes secured candidate wise and the winning candidate is given return certificate in form 21E by the Returning Officers. Based on both the EVM votes and Postal Ballots counted, the Returning Officer prepares Form 21E and Index Card in which the breakup of voter turnout, including tendered votes for the Constituency, is tallied to get the final voter turnout for each Constituency. Form 21E is the return of election as specified under rule 64 of the Conduct of Election Rules, 1961, for which the sole authority is the Returning Officer concerned. Also, INDEX CARD in use since last over five decades, is prepared by the Returning officer to furnish the voting data (including postal ballot data), polled and counted, after the declaration of the Result, which becomes the final authenticated data for all purposes including analysis and research. For General Elections 2019, Commission has already directed all the Returning Officers on 26th March 2019 to send the INDEX CARDS within 15 days of the declaration of the Result. In earlier elections, it used to take months to collect such authenticated election data from all the ROs. Even in 2014, it took between 2 to 3 months after the declaration of results to collect and collate such data in authenticated form. Due to the innovative IT initiatives taken by the Commission this time, the final data on votes counted has been made available within a few days of declaration of results. The reconciliation of voters’ data for all PCs have been completed in all states and the Index Forms of all 542 PCs are expected to reach ECI from Returning Officers shortly, which after compilation, shall be immediately be made Public by the Election Commission. As made out clear in above paras, the provisional voter turnout data reported on ECI Website is only the tentative number of voters and not the final nos. therefore it is incorrect inference to find Ghost voters when there are none.
  2. 498 downloads

    Form 2F, 2G & 2H have been amended vide Ministry of Law & Justice’s Notification S.O. 1022(E) date 26/02/2019
  3. 1,249 downloads

    Qualifications & Disqualifications for contesting elections to Parliament and State Legislature (except J & K), and documents and other requirements at the time of filing of nomination papers
  4. 512 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.
  5. 1) What can be the maximum number of members of Rajya Sabha? Ans. 250 The maximum number of members of Rajya Sabha can be 250. Article 80 of the Constitution of India provides that 12 members are to be nominated by the President of India and not more than 238 representatives from the States to be elected by the elected members of the State Legislative Assemblies in accordance with the system of proportional representation by means of the single transferable vote. (Article 80 of the Constitution). 2) What is the present strength of Rajya Sabha? Ans. 245 Members. 12 are nominated and 233 are elected. 3) What is the life of Rajya Sabha? Ans.Rajya Sabha is a Permanent House and is not subject to dissolution as per Article 83 (1) of the Constitution of India. But as nearly as possible, one third of its members shall retire every 2nd year and an equal number of members are chosen to replace them. 4) Who elects the members of the Rajya Sabha? Ans.Elected members of the State Legislative Assemblies. Here the word ‘State’ includes Puducherry and National Capital Territory of Delhi also. Article 80(4) of Constitution of India provides that members of Rajya Sabha shall be elected by the elected members of State Legislative Assemblies through the system of proportional representation by means of the single transferable vote. 5) Who nominates the members of the Rajya Sabha? Ans. President of India The President of India nominates 12 members of Rajya Sabha as mentioned earlier. 6). Is there any special qualification for nominated members? Ans. Yes Article 80 (3) of the Constitution of India provides that the members to be nominated by the President to Rajya Sabha should have special knowledge or practical experience in matters like literature, science, art and social service. Article 84 (b) stipulates that a person shall be of not less than 30 (Thirty) years of age. 7). How many no. of Proposers are required to subscribe a Nomination in election to Council of States? Ans: - In the case of candidates set up by recognized parties, each nomination of a candidate for election to the Council of States or State Legislative Council shall be subscribed by at least ten per cent of the elected members of the Legislative Assembly concerned or ten members, whichever is less, as proposers. In case of other candidates, by ten elected members of the Legislative Assembly. 8). How many sets of nomination paper a candidate can file? Ans: - Four Under sub-section (6) of section 33 of the Representation of the People Act, 1951, read with sub-section (2) g Section 39, a maximum of four nomination papers only, can be presented by or on behalf of any candidate or accepted for election in the same Constituency. 9). Who can present the nomination paper to the Returning Officer? Ans:- Nomination paper to be presented either by candidate or by any of his proposers. 10). What is the amount of security deposit for contesting Rajya Sabha election? Ans:Every candidate at an election to the Council of States or a State Legislative Council is required to make a deposit of Rs. 10,000/- (Section 34 read with section 39 (2) of the Representation of the People Act, 1951) as amended by the Representation of the People (Amendment) Act, 2009 (come into force from 1st February, 2010). The amount of deposit shall be Rs. 5,000/- only, if he/she is a member of a Scheduled Castes or Scheduled Tribes. 11). Whether an elected member of the Legislative Assembly/Union Territory is entitled to participate as an elector at an election to the Council of States or State Legislative Council, even before he has assumed his seat in the legislative assembly and has yet to make and subscribe the requisite oath or affirmation as a member of the assembly under the Constitution? Can Such members be proposers for nomination? Ans: Yes. This question arose in Pashupati Nath Sukul Vs Nem Chand Jain (AIR 1984 SC 399). The Supreme Court held that the members of the newly elected legislative assembly became members of that assembly as soon as the assembly was constituted by the Election Commission by its notification under Section 73 of the RP Act 1951, and such members could participate in all non-legislative activities, including the election to the Council of States, even before taking their seats in the assembly. This view was reaffirmed by the Supreme Court by its order of 6 January, 1997 [Madhukar Jetly Vs Union of India and Ors-1997(II)SCC III]. Such member can also act as proposers for nomination of candidates. 12). Whether the provisions of the Tenth Schedule to the Constitution relating to disqualifications on the ground of defection are applicable to open voting at elections to Council of States? Ans:No. The Supreme Court in its judgment dated 22 August 2006 in the matter of Kuldip Nayar Vs Union of India and Ors (AIR 2006 SC3127) observed that ‘The contention that the right of expression of the voter at an election for the Council of States is affected by open ballot in not tenable, as an elected MLA would not face any disqualification from the Membership of the House for voting in a particular manner. He may at the most attract action from the political party to which he belongs.’ 13). Whether an elected member of a state legislative assembly, whose election has been set aside by the High Court in an election petition, but in whose favour a conditional stay has been granted by the Supreme Court during the pendency of his appeal, permitting the member concerned to sign the assembly’s attendance register but not permitting him to take part in the proceedings of the House, can vote at the elections to the Council of States or the State Legislative Council? Ans: No. The Supreme Court clarified their order of 27 October 1967 (Satyanarayana Mitra Vs Bireswar Ghose Appeal No. 1408 (NCE) of 1967) that the member concerned should not be allowed to participate in the election to the Council of States. Thereafter as a rule, no such member of any State Legislative Assembly has been permitted to either propose the name of any candidate or to vote at any election to the Council of States or State Legislative Council. 14) Whether an elected member of a state legislative assembly, whose election has been set aside by High Court on an election petition, but the Supreme Court grants an absolute stay of the High Court’s order, can vote at the elections to the Council of States or State Legislative Council? Ans:Yes. In such case the order of the High Court shall be deemed never to have taken effect under Section 116B(3) of the RP Act, 1951, and the member concerned shall continue to enjoy all rights and privileges of a member of the legislative assembly without any fetters, including his right to participate in election to the Council of States or State Legislative Council. 15) If a biennial election is not held in due time due to non-existence of the state legislative assembly concerned at the relevant time and the resultant vacancies remain unfilled for a long time during which some other regular vacancies also arise, can the vacancies so arising be combined for a common election or the vacancies arising on each separate occasion (categories) have to be filled by separate elections, even if a common time table for such elections is adopted on the constitution of the assembly concerned? Ans: The regular vacancies that arose from different categories/cycles (determined at the time of initial constitution of the Councils) cannot be combined and vacancies arising on separate occasion have to be filled by separate elections, even if a common time table for such elections is adopted. [Surinder Pal Ratawal Vs Shamim Ahmed AIR 1985 Del 22 & A K Walia Vs Union of India and Ors Civil Writ No. 132 of 1994 before Delhi High Court]. 16) Can the oath or affirmation be made and subscribed on the day of scrutiny of nomination papers at that election. Ans:- No, The oath or affirmation should be made and subscribed before the date fixed by the Election Commission for scrutiny of nomination papers at that election. The decisions of the Supreme Court in PasupatiNathsingh vs. Harihar Prasad Singh (A.I.R. 1968 S.C.- 1064) and Khadar Khan Hussain Khan and other vs. Nijalingapppa [(1970) (1) S.C.A-548] have clarified the position and removed all doubts in regard to actual making and subscribing the oath or affirmation. According to these judgments, the oath or affirmation can be made and subscribed by a candidate only after his nomination paper is delivered and it cannot be so made and subscribed on the date of scrutiny. It has to be made before the date fixed for scrutiny. 17) Whether same proposer can propose the nomination of more than one candidate? Ans:Yes. There is no bar under the law against an elector proposing the nomination of more than one candidate. Thus, an elector subscribing as proposer for the nomination of one candidate may so subscribe the nominations of one or more other candidates also (Amolak Chand Vs Raghuveer Singh AIR 1968 SC 1203). Even a candidate himself may propose the nomination of another candidate for the same election. 18) Who can present the nomination paper of a candidate? Ans: A nomination paper shall be presented to the returning officer or the authorised assistant returning officer either by the candidate himself in person or by any of his proposers [s 33(1) read with Section 39(2), 1951 Act]. It cannot be presented by any other person, even if authorised in writing by the candidate or the proposer. 19) Whether nomination paper can be sent by post or through any other means of communication, like fax or e-mail? Ans: No. Nomination cannot be sent by post or through any other means of communication, like fax or e-mail [see Hari Vishnu Kamath Vs Gopal Swarup Pathak 48 ELR 1] 20) Whether the notice of withdrawal of candidature can be revoked? Ans: No. Once a candidate has given notice of withdrawal of candidature in the prescribed manner, he has no option or discretion thereafter to withdraw or cancel his said notice [s 37(2) read with Section 39(2) of RP Act 1951]. 21) How many affidavits, a candidate has to file with his nomination papers? Ans. Two affidavits one in Form 26 and additional affidavit as per the form prescribed by the Commission vide its Order No. 509/11/2004-JS.I dated 03.02.2016, regarding dues against Government accommodation. 22) Whether the nomination paper is valid, if any of the columns of Affidavit (Form-26) is left unfilled? Ans:The Hon’ble Supreme Court in its judgment dated 13/9/2013 in WP(C) No. 121 of 2008 (Resurgence India Vs. Election Commission of India and Ors) has held that in the affidavits filed by candidates along with their nomination paper, the candidates are required to fill up all columns therein and no column can be left blank. Therefore, at the time of filing of affidavit, RO has to check whether all columns of the affidavit filed with the nomination paper are filled up. If not, the RO shall give a notice to the candidate to submit a fresh affidavit with all columns duly filled in. The Hon’ble Court has held that if there is no information to be furnished against any item, appropriate remarks such as ‘NIL’ or ‘Not Applicable’ etc as may be applicable shall be indicated in such column. They should not leave any column blank. If a candidate fails to fill the blanks even after notice from R.O., the nomination paper will be liable to be rejected by the RO at the time of scrutiny of nomination papers. 23) Whether nomination paper of any candidate can be rejected if the information given therein is incorrect? Ans: No, giving wrong information in nomination form is not the criterion for rejection of nomination papers. The Returning Officer can reject the nomination papers as per the provisions contained in Section 36 of the Representation of the People Act, 1951. 24) Then what is the penalty a candidate faces for filing a wrong affidavit? Ans: If a candidate files false declaration or conceals information in affidavit in FORM 26, then he is punishable with imprisonment for a term which may extend to six months, or with fine, or with both under Section 26 of the Representation of the People Act, 1951. In this case as per the Commission’s instruction dated 26.04.2014, the complainant can move before appropriate Court of Law for action under Section 125A of the Representation of the People Act, 1951 directly. 25) What is the outer time limit for filing the various documents required to be filed in connection with nomination paper? Ans: (a) The affidavit in Form 26, the additional affidavit and Forms AA & BB have to be filed latest by 3.00 P.M. on the last date of filing nominations. Revised affidavit may be filed upto the time fixed for scrutiny of nominations, if the candidate has left any column blank in the original affidavit and the Returning Officer has given notice for filing fresh and complete affidavit. (b) Oath has to be taken after filing nomination paper and before the date fixed for scrutiny. (c) Certified extract of electoral roll can be filled up to the time of scrutiny. 26) Whether Form AA and Form BB can be sent by Fax or photocopy of the same can be submitted? Ans:No. 27) Whether Form AA and Form BB can be submitted after 3.00 pm on the last date of filing nominations? Ans: No. 28) How does open ballot system work? Ans: Open ballot voting applies in election to Council of States only. Every political party which has its member(s) as MLAs can appoint an authorized agent to verify as to whom its members have voted. The authorized agent will be seated inside the polling station in seats provided by the R.O. In case of MLAs who are members of political parties, after they mark the vote and before inserting the ballot box, are required to show the marked ballot paper to the authorized agent of their party. 29) Whether an authorized agent of a party at elections to Council of States can be the authorized agent of another party simultaneously? Ans: No. The spirit behind Rule 39AA of the Conduct of Elections Rules 1961 is that MLAs belonging to a political party shall show their ballot papers (after marking their vote) to the authorized agent of that party only and not to the authorized agent of other parties. As such, the same person cannot be appointed as the authorized agent of more than one party. 30) What action is required to be taken by Presiding Officer/Returning Officer in election to Council of States, in case an elector belonging to a political party refuse to/does not show his/her marked ballot paper to the authorized agent of his party or shows his/her marked ballot paper to the authorized agent of other political party? Ans: In such case the ballot paper issued to the elector shall be taken back by the presiding officer or a polling officer under the direction of the presiding officer and the ballot paper and keep it in a separate envelope after recording on the reverse side of the ballot paper “Cancelled-voting procedure violates”. Provision in sub-rules (6) to (8) of rule 39A of the Conduct of Elections Rules, 1961, shall apply in such case. In case before taking back such ballot paper the elector dropped the ballot paper into ballot box, at the time of counting such ballot paper, RO should first separate this concerned ballot paper and it shall not be counted. 31) Can an independent MLA show his marked ballot paper to the authorized agent of any party? Ans: No, Independent MLAs are required to insert the marked ballot paper in the ballot box without showing the marked ballot to any agent. 32) Whether an MLA or Minister can be appointed as authorized agents of the party at the election to the Council of States and State Legislative Councils by MLAs? Ans:There is no such restriction imposed by the Commission in elections to the Council of States and State Legislative Council by MLAs. 33) Whether the list of electors to be maintained under section 152 of the Representation of the People Act, 1951 can be amended to include the name of newly elected member of state legislative assembly after the date of notification of election to the Council of States or even after the last date of filing of nomination? Ans: In case when a member gets elected to the Legislative Assembly at a bye-election, result of which is declared after the date of notification of election to the Council of States or even after the last date of filing nomination, the name of newly elected MLA should be included in the list of members maintained under Section 152 of the RP Act, 1951. Further, he shall then be entitled to vote at the election to the Council of States if the poll is taken after the date of his election as MLA. This instruction is also applicable in the case of elections to Legislative Council by MLAs. 34) Whether a person can vote at any election if he is confined in a prison, whether under a sentence of imprisonment or as under trial, or is in the lawful custody of the police? Ans: No. The provisions of Section 62(5) of the Representation of the People Act, 1951 provides that no person shall vote at any election if he is confined in a prison, whether under a sentence of imprisonment of transportation or otherwise, or is in the lawful custody of the police.
  6. 873 downloads

    No.23/LET/ECI/FUNC/ERD-ER/2019 Dated: 14 February, 2019 To The Chief Electoral Officers of All States and Union Territories, Subject: Preparation of electoral rolls for conduct of poll – Integration, carrying out corrections and printing –regarding. Reference:- 1. Letter No 23/1/2013-ERS dated 11.12.2013 2. Letter No 23/1/2013-ERS dated 23.09.2015 3. LetterNo23/LET/ECI/FUNC/ERD-ER/2018 dated 07.09. 2018 4. LetterNo 23/LET/ECI/FUNC/ERD/ER/2018-II dated 25.09.2018. Madam/Sir, I am directed to state that the final publication of electoral roll revised with reference to 01.01.2019 as qualifying date has already been done in all states/UTs (except Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, where the final publication is due on 22.02.2019) and currently, the period of continuous updation is going on. As already instructed, all the forms received from eligible applicants, after the last date of filing claims and objections and kept pending during revision period, shall be taken up for disposal by the EROs concerned. 2. In this connection, I am to reiterate the Commission’s directions on additions / deletions/ modifications, integration, printing and sharing of electoral rolls at the time of elections as contained in letters dated 11.12.2013 and 23.09.2015, mentioned above. 3(a) After final publication of rolls, no suo-moto deletion shall be done in an election year.Deletion can be done only on the basis of Form 7 or on the basis of a request of deletion made by the concerned elector in declaration part of Form 6. If any deletion has to be made in the electoral rolls after the final publication of rolls, i.e. during the period of continuous updation, the ERO shall consult the DEO before making any such deletion. The DEO shall monitor all additions, deletions and corrections from the date of final publication of electoral rolls onwards. In case deletions required in any Assembly Constituency are more than 0.1% of the number of electors in the said constituency in the finally published rolls, the DEO shall take the approval of the CEO before allowing such deletions by the ERO. b) After the announcement of elections, no deletion or correction of entries in the electoral rolls shall be done by the ERO either suomoto or on the basis of forms received.Forms 7, 8, 8A received till the date of announcement of election will be taken.... Download file to view the complete instruction
  7. 12 downloads

    Presidential Election, 2017 - Forms Form - Intention to vote for MP-to vote at State Capital Form-A - Intention to vote for MLA- to vote at Parliament Form-B - Intention to vote for MLA-to vote at other State Capital
  8. 15 downloads

    Modification in Forms (Claims and Objections) in respect of registration of electors - regarding. Bilingual
  9. 251 downloads

    The Conduct of Elections (Amendment) Rules, 2017 - Amendment in Nomination Forms 2A, 2B, 2C, 2D, 2E and Affidavit in Form 26-reg.
  10. 109 downloads

    The Conduct of Elections (Amendment) Rules, 2017- Amendment in Nomination Forms 2A, 2B, 2C, 2D, 2E and Affidavit in Form 26 – reg. (Bilingual)
  11. 87 downloads

    The Conduct of Elections (Amendment) rules, 2017 - amendment in Nomination forms 2A, 2B, 2C, 2D, 2e and Affidavit in Form 26 - reg.
  12. 203 downloads

    Receiving of nomination forms – holidays regarding. (Bilingual)
  13. 111 downloads

    The Conduct of Elections (Amendment) Rules, 2016 - Amendment of Nomination forms 2A to 2H appended to the conduct of Elections rules, 1961 - regarding. (Bilingual)
  14. 1,851 downloads

    Statutory - Non Statutory Forms - regarding. (Bilingual)
  15. 14 downloads

    The Conduct of Elections (Amendment) Rules, 2017 - Amendment in Nomination Forms 2A, 2B, 2C, 2D, 2E and Affidavit in Form 26-reg
  16. 61 downloads

    The Conduct of Elections (Amendment) Rules, 2017- Amendment in Nomination Forms 2A, 2B, 2C, 2D, 2E and Affidavit in Form 26 – reg. (Bilingual)
  17. 697 downloads

    No. ECI/PN/20/2019 Dated: 22nd February, 2019 Press Note Substantial increase in number of Service Voters The Unregistered eligible Service Personnel can still file their applications for registration in the last part of Electoral Roll The process of summary revision of last parts of electoral rolls with reference to 01.01.2019 as the qualifying date has concluded with the final publication of last parts today i.e. on 22.02.2019. A total of 16,62,993 service personnel have been enrolled as Service Electors in the Country in the final last part of electoral roll 2019. In 2014 the corresponding figure was 13,27,627. Thus the 2019 ER has recorded a substantial increase on the total number of service voters of 2014. This increase in number of service voters has been due to the Commission’s all out efforts to maximise the registration of service electors during summary revision 2019 and active cooperation of the services/departments concerned and greater participation of service personnel. As per the provisions of law and instructions of the Commission, all left out and un-registered eligible service personnel can still file their applications for registration in the last part of electoral roll during continuous updation till the last date of filing nominations of elections, and they can submit the Form 2, 2A or 3, as the case may be, through their Record officer/Commanding Officer/Authority concerned on the service voter portal i.e. servicevoter.nic.in. It is clarified that all the Forms received till 10 days before the last date of filing nominations shall be disposed of and the names of the applicants shall be included in last part of electoral rolls, if the Forms have been found complete in all respect by the ERO concerned. In order to ensure that maximum number of service personnel are enrolled in the last part and exercise their electoral right of franchise at elections, all the services/departments concerned have been requested to focus on bridging the gap in registration, if any, by motivating all unregistered eligible service personnel to get themselves enrolled in the electoral roll as service elector during continuous updation so that they are not deprived of voting at impending election for want of registration in the electoral roll.
  18. 4,123 downloads

    ECI/PN/16/2019 Dated: 08.02.2019 PRESS NOTE Subject: Election Commission of India launches Voter Verification and Information Programme (VVIP) for upcoming General Elections 2019 The Election Commission of India has launched a Voter Verification and Information Programme (VVIP) for citizens for verifications of their names, new registrations, changes in the voter details and corrections in the Voter Id Cards for the upcoming General Elections 2019. ECI has enabled various channels for this VVIP programme. ECI has also set up Contact centers in all districts across India. The Voter Helpline number is 1950 . The Contact Centres are equipped with latest information and telecom infrastructure to help the callers. The VVIP Programme was launched during the 2-day intensive Training-cum-Workshop on the use of Information & Communication Technology for the conduct of General Elections 2019. The Training-cum-Workshop was attended by Additional Chief Electoral Officers, Incharge of IT, Nodal Officers, State Level Master Trainers and technical resource persons from all States and Union Territories. Speaking on the occasion Election Commissioner, Sh. Ashok Lavasa said that the strength of technology is to make it easy for use by all. He exhorted those attending the workshop to imbibe and in turn explain extensively to all. Sh. Lavasa reminded the participants that the central theme of ECI's endeavours are to make Elections more inclusive. With the use of Apps, prompt responses should be ensured as citizens demand a better quality of services. Chief Election Commissioner, Sh. Sunil Arora said that technology is indeed a major game changer. The purpose at training workshops should be to listen, learn, absorb and apply. He pointed out that little time is now left before elections and intense consolidation of all learning should be ensured to actually facilitate the voter. One of the important applications for which training was imparted to all States and UTs was cVIGIL . cVIGIL App provides time-stamped, evidence based proof of the Model Code of Conduct / Expenditure Violation, having live photo/video with auto location data. Any citizen can lodge a complaint through the Mobile App. Flying Squads then investigate the matter and the Returning Officer takes the decision. The status of cVIGIL can be shared with the cVIGIL complainant within a specified time limit. A CVigil User Manual and the EVM Management System User Manual was released on the occasion. A new Android-based mobile app called ‘Voter Helpline ’ was also launched today. This App provides convenience to all citizens for finding their 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 affidavits, press notes, voter awareness and important instructions are available through the mobile app. A ‘PwD App’ to enable Persons with Disabilities (PwDs) to request for new registration, change in address, change in particulars and mark themselves as PwD through the use of the mobile application was also launched. 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. Use of the latest technologies by ECI has led to the spread of novel election activities, in addition to enhancing the existing election system. For effective conduct of elections, the ECI has found a way of integrating the use of Smart Technology in the day-to-day processes of elections.
  19. ECI

    Voter Helpline App

    The ICT division of Election Commission of India has undertaken a new initiative by designing a mobile application for developing a culture of avid electoral engagement and making informed and ethical ballot decisions among citizens of the country. This app will allow users to easily find the information they are looking for. Citizens can browse the app based on their own interests and learn more about the Election Process in a more engaging way. The Election Commission of India has significantly modernized this Citizen interface to accommodate a growing user-base, as the Election Commission of India continues to branch out into new technology areas and caters for massive information dissemination requirements for its 87.5 Crore Electors during the General Elections. Features: Electoral Search by Details or by using EPIC Number Register to Vote for New Voter Registration Apply for new voter ID card/due to shifting from AC, Transposition within the assembly, Deletion/objection in the electoral roll, Correction of entries in the electoral roll, Apply online for registration of overseas voters. All types of NVSP Forms Submission, notification and status updates will be available in a few clicks only. Tags based frequently asked questions (FAQs) for a better understanding of the Electoral Process. Tags categories include: When, Who, Why, Where, What, How Access to Articles/Galleries published on the website of ECI and SVEEP. News, Press Releases from Election Commission of India. Registration of any Complaint Search your Name by in Electoral Roll by EPIC Number or Barcode of EPIC Card. View contesting candidate profile and affidavit. (GE 2019) Voter Helpline Mobile App (Android) Voter Helpline Mobile App (iPhone)
  20. 1,799 downloads

    No. ECI/PN/ 36/2019 Date: 23rd March, 2019 PRESS NOTE Sub: General election to 17th Lok Sabha, 2019 and State Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha and Sikkim 2019 - Media Coverage during the period referred to in Section 126 of RP Act, 1951. The Schedule for holding general election to the 17th Lok Sabha 2019 and Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha and Sikkim 2019 has been announced on 10th March, 2019. Poll is scheduled to be held in multiple phases. Section 126 of the Representation of the People Act, 1951, prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours before the hour fixed for conclusion of poll in a constituency. The relevant portions of the said Section 126 are re-produced below: (126. Prohibition of public meeting during period of forty-eight hours ending with hour fixed for conclusion ofpoll- (1) No person shall- (a)..................... (b) Display to the public any election matter by means of cinematograph, television or other similar apparatus; (c)........................ In any polling area during the period of forty-eight hours ending with the hour fixed for the conclusion of the poll for any election in the polling area. (2) Any person who contravenes the provisions of sub-section (1) shall be punishable with imprisonment for a term which may extend to two years, or with fine, or with both. (3) In this Section, the expression “election mater” means any.matter intended or calculated to influence or affect the result of an election) 2. During elections, there are sometimes allegations of violation of the provisions of the above Section 126 of the Representation of the People Act, 1951 by TV channels in the telecast of their panel discussions/debates and other news and current affairs programmes. The Commission has clarified in the past that the said Section 126 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours ending with the hour fixed for conclusion of poll in a constituency. "Election matter" has been defined in that Section as any matter intended or calculated to influence or affect the result of an election. Violation of the aforesaid provisions of Section 126 is punishable with imprisonment upto a period of two years, or with fine or both. 3. The Commission once again reiterates that the TV/Radio channels and cable networks/internet website/social media platforms should ensure that the contents of the programmes telecast/broadcast/ displayed by them during the period of 48 hours referred to in Section 126 do not contain any material, including views/appeals by panelists/participants that may be construed as promoting/ prejudicing the prospect of any particular party or candidate(s) or influencing/ affecting the result of the election. This shall, among other things include display of any opinion poll and of standard debates, analysis, visuals and sound-bytes. 4. In this connection, attention is also invited to Section 126A of the R.P. Act 1951, which prohibits conduct of Exit poll and dissemination of its results during the period mentioned therein, i.e. the hour fixed for commencement of poll in the first phase and half an hour after the time fixed for close of poll for the last phase in all the States. 5. During the period not covered by Section 126, concerned TV/Radio/Cable/FM channels/internet websites/Social Media platforms are free to approach the state/ district/ local authorities for necessary permission for conducting any broadcast/Telecast related events (other than exit polls) which must also conform to the provisions of the model code of conduct, the programme code laid down by the Ministry of Information and Broadcasting under the Cable Network (Regulation) Act with regard to decency, maintenance of communal harmony, etc. All Internet websites and Social Media platforms must also comply with the provisions of The Information Technology Act, 2000 and ECI guidelines No-491/SM/2013/Communication, dt 25thOctober,2013, for all political content on their platform. As regards political advertisement, the same needs pre-certification by the Committees set up at State/District level as per the Commission's order No. 509/75/2004/JS-I, dt 15th April,2004. 6. Attention of all print media is also drawn to the following guidelines issued by Press Council of India to follow for observance during the election: i. It will be the duty of the Press to give objective reports about elections and the candidates. The newspapers are not expected to indulge in unhealthy election campaigns, exaggerated reports about any candidate/party or incident during the elections. In practice, two or three closely contesting candidates attract all the media attention. While reporting on the actual campaign, a newspaper may not leave out any important point raised by a candidate and make an attack on his or her opponent. ii. Election campaign along communal or caste lines is banned under the election rules. Hence, the Press should eschew reports, which tend to promote feelings of enmity or hatred between people on the ground of religion, race, caste, community orlanguage. iii. The Press should refrain from publishing false or critical statements in regard to the personal character and conduct of any candidate or in relation to the candidature or withdrawal of any candidate or his candidature, to prejudice the prospects of that candidate in the elections. The Press shall not publish unverified allegations against any candidate/party. iv. The Press shall not accept any kind of inducement, financial or otherwise, to project a candidate/party. It shall not accept hospitality or other facilities offered to them by or on behalf of any candidate/party. v. The Press is not expected to indulge in canvassing of a particular candidate/party. If it does, it shall allow the right of reply to the other candidate/party. vi. The Press shall not accept/publish any advertisement at the cost of public exchequer regarding achievements of a party/ governmentin power. vii. The Press shall observe all the directions/ orders/instructions of the Election Commission/Returning Officers or Chief Electoral Officer issued from time to time. 7. Attention of the electronic media is invited to the "Guidelines for Election Broadcasts" issued by NBSA dt 3rd March, 2014. i. News broadcasters should endeavour to inform the public in an objective manner, about relevant electoral matters, political parties, candidates, campaign issues and voting processes as per rules and regulations laid down under The Representation of the People Act 1951 and by the Election Commission of India. ii. News channels shall disclose any political affiliations, either towards a party or candidate. Unless they publicly endorse or support a particular party or candidate, news broadcasters have a duty to be balanced and impartial, especially in their election reporting. iii. News broadcasters must endeavour to avoid all forms of rumor, baseless speculation and disinformation, particularly when these concern specific political parties or candidates. Any candidate/political party, which has been defamed or is a victim of misrepresentation, misinformation or other similar injury by broadcast of information should be afforded prompt correction, and where appropriate granted an opportunity of reply. iv. News broadcasters must resist all political and financial pressures which may affect coverage of elections and election related matters. v. News broadcasters should maintain a clear distinction between editorial and expert opinion carried on their news channels. vi. News broadcasters that use video feed from political parties should disclose it and appropriately tagged. vii. Special care must be taken to ensure that every element of news/ programmes dealing with elections and election related matters is accurate on all facts relating to events, dates, places and quotes. If by mistake or inadvertence any inaccurate information is broadcast, the broadcaster must correct it as soon as it comes to the broadcaster's notice with the same prominence as was given to the original broadcast. viii. News broadcasters, their journalists and officials must not accept any money, or valuable gifts, or any favour that could influence or appear to influence, create a conflict of interest or damage the credibility of the broadcaster or their personnel. ix. News broadcasters must not broadcast any form of 'hate speech' or other obnoxious content that may lead to incitement of violence or promote public unrest or disorder as election campaigning based on communal or caste factors is prohibited under Election Rules. News broadcasters should strictly avoid reports which tend to promote feelings of enmity or hatred among people, on the ground of religion, race, caste, community, region or language. x. News broadcasters are required to scrupulously maintain a distinction between news and paid content. All paid content should be clearly marked as "Paid Advertisement" or "Paid Content”: and paid content must be carried in compliance with the "Norms & Guidelines on Paid News" dated 24.11.2011 issued by NBA. xi Special care must be taken to report opinion polls accurately and fairly, by disclosing to viewers as to who commissioned, conducted and paid for the conduct of the opinion polls and the broadcast. If a news broadcaster carries the results of an opinion poll or other election projection, it must also explain the context, and the scope and limits of such polls with their limitations. Broadcast of opinion polls should be accompanied by information to assist viewers to understand the poll's significance, such as the methodology used, the sample size, the margin of error, the fieldwork dates, and data used. Broadcasters should also disclose how vote shares are converted to seat shares. xii. The broadcasters shall not broadcast any "election matter" i.e. any matter intended or calculated to influence or affect the result of an election, during the 48 hours ending with the hours fixed for the conclusion of poll in violation of Section 126(1)(b) of the Representation of the People Act1951. xiii. The Election Commission of India (ECI) will monitor the broadcasts made by news broadcasters from the time elections are announced until the conclusion and announcement of election results. Any violation by member broadcasters reported to the News Broadcasting Standards Authority (NBSA) by the Election Commission will be dealt with by the NBSA under its regulations. xiv. Broadcasters should, to the extent possible, carry voter education programmes to effectively inform voters about the voting process, the importance of voting, including how, when and where to vote, to register to vote and the secrecy of theballot. xv. News broadcasters must not air any final, formal and definite results until such results are formally announced by the Election Commission of India, unless such results are carried with clear disclaimer that they are unofficial or incomplete or partial results or projections which should not be taken as final results. 8. Internet and Mobile Association of India (IAMAI) has also developed a “Voluntary Code of Ethics” for all the participating social media platforms to ensure free, fair & ethical usage of their platforms to maintain integrity of electoral process during the general elections to the Lok Sabha 2019 and Legislative Assemblies of four states and the bye-elections being held simultaneously. Attention of all concerned Social Media platforms is invited to the following text of “Voluntary Code of Ethics” dt 20th March, 2019: i. Participants will endeavour to, where appropriate and keeping in mind the principle of freedom of expression, deploy appropriate policies and processes to facilitate access to information regarding electoral matters on their products and/ or services. ii. Participants will endeavour to voluntarily undertake information, education and communication campaigns to build awareness including electoral laws and other related instructions. Participants will also endeavour to impart training to the nodal officer at ECI on their products/ services, including mechanism for sending requests as per procedure established by law. iii. Participants and the Election Commission of India (ECI) have developed a notification mechanism by which the ECI can notify the relevant platforms of potential violations of Section 126 of the Representation of the People Act, 1951 and other applicable electoral laws in accordance with procedures established by law. These valid legal orders will be acknowledged and/ or processed within 3 hours for violations reported under Section 126 as per the Sinha Committee recommendations. All other valid legal requests will be acted upon expeditiously by the Participants, based on the nature of reported violation. iv. Participants are creating/opening a high priority dedicated reporting mechanism for the ECI and appoint dedicated person(s) / teams during the period of General Elections to interface with and to exchange feedback as may assist with taking expeditious action upon receipt of such a lawful request, following due legal process, from the ECI. v. Participants will provide a mechanism for relevant political advertisers, in accordance with their obligations under law, to submit pre-certificates issued by ECI and/ or Media Certification & Monitoring Committee (MCMC) of the ECI in relation to election advertisements that feature names of political parties, candidates for the 2019 General Elections. Further, Participants shall expeditiously process/action paid political advertisements lawfully notified to Participants by the ECI that do not feature such certification. vi. Participants will commit to facilitating transparency in paid political advertisements, including utilising their pre-existing labels/ disclosure technology for such advertisements. vii. Participants will, pursuant to a valid request received from the ECI, via Internet and Mobile Association of India (IAMAI) provide an update on the measures taken by them to prevent abuse of their respective platforms. viii. IAMAI will coordinate with the Participants on the steps carried out under this Code and IAMAI as well as Participants will be in constant communication with the ECI during the election period. The above guidelines should be duly observed for compliance by all the concerned media.
  21. 475 downloads

    The below instructions are for all DCC, SCC and NCC for incorporation into their IVRS system and Training to agents. This should be followed in all the contact centres. IVRS Introduction: Welcome to (District name/ State name) Voter Helpline of Election Commission of India. a. Press 1 for English b. Press 2 for c. Press 3 for During the waiting time, play the following through IVRS (repeated). The call is important to us. You are in queue at Voter Helpline, please wait. “Now verify your name in the electoral roll, find your Polling Station, correct your entries directly from the mobile app. Search for Voter Helpline in the google play store and download the app.” “Election Commission of India has launched Voter Verification and Information Programme. During this programme, every voter gets the opportunity of verifying their name in the electoral roll, finding out about the polling station, and correcting their entries before the General Elections 2019.” Agent Introduction: Welcome to Voter Helpline of Election Commission of India. How may I help you? May I know your Mobile Number or your email ID? Please tell me your name. Please tell me your State. (The Agent must allow lodging of IFSC (Information, Feedback, Suggestion and Complaints) over the call and must punch every call on the NGSP Portal.) For reference, following URL must be remembered for obtaining the information http://164.100.128.76/contactcenter/Login.aspx: Contact Centre Agent Login to NGSP. https://electoralsearch.in/ for making electoral search for confirmation of the Voter details. https://nvsp.in/Forms/Forms/trackstatus For application status of form submission. http://eronet.ecinet.in/ (ERONET) ‘Voter Helpline’ Mobile App from Google Play store. Link:: https://play.google.com/store/apps/details?id=com.eci.citizen&hl=en_IN ‘PwD App’ meant for Persons with Disability, downloadable from Google Play Store: Link https://play.google.com/store/apps/details?id=pwd.eci.com.pwdapp&hl=en_IN https://eci.gov.in/faqs http://ecisveep.nic.in In case of complaint registration, the complaint ID should be given over the phone. The agent must never disconnect the call, only a user can disconnect the call. Closing: The agent must say: Thank You for calling (District Name) Voter Helpline of Election Commission of India. It is recommended to download the Election Commission of India official mobile app ‘Voter Helpline’ from google play store which will help you to verify your name in the electoral roll, find your Polling Station, correct your entries directly from the mobile app. Search for Voter Helpline in the google play store and download the app.”
  22. 272 downloads

    ECI/PN/12 /2019 24th January, 2019 PRESS NOTE ELECTION COMMISSION OF INDIA HOSTS INTERNATIONAL CONFERENCE ON ‘MAKING OUR ELECTIONS INCLUSIVE AND ACCESSIBLE’ AND RENEWS MoU ON ELECTORAL COOPERATION WITH BHUTAN The Chief Election Commissioner of India, Shri Sunil Arora and Election Commissioner Shri Ashok Lavasa today inaugurated an International Conference on ‘Making our Elections Inclusive and Accessible’. ECI is hosting the International Conference on the occasion of 9th National Voters Day which is observed on 25th January every year. Chairpersons/Chief Election Commissioners / Commissioner and Senior Officials from Election Management Bodies (EMBs) viz. Bangladesh, Bhutan, Kazakhstan, Maldives, Russia & Sri Lanka and Heads/Senior Representatives of International Organisations viz. Malaysian Commonwealth Studies Centre, U.K.; International Centre for Parliamentary Studies, U.K. and International Institute for Democracy and Electoral Assistance (IDEA) have gathered in New Delhi to participate in the event. In his Keynote Address, Sh. Sunil Arora, Chief Election Commissioner of India, stated that free, fair, transparent, credible and ethical elections are critical to the legitimacy of a democratic government. It is imperative that the voice of all categories of voters is included in democratic representation. Inclusive elections coupled with characteristics such as transparency, accountability and competitiveness add to the strength of democratic polity. Speaking specifically of the Indian context, he strongly affirmed that ECI is always open to all kinds of feedback in all forms from all stakeholders particularly the political parties who are the most significant stakeholders after the voters. He stated that ECI is not going to be intimidated, coerced or pressurized into going back to ballot papers days. The position has been consistently maintained by successive Commissions and the same will be maintained in the future. In ballot paper era there used to be innumerable complaints about impersonation and booth capturing by anti-social elements and musclemen etc. besides the inordinate delays in declaring results which sometimes spread from three to four days. We have kept a robust technical and administrative mechanism to safeguard the integrity of EVM. VVPATs have further enhanced the transparency of votes for the voters. In context of the recent aspersions cast on EVMs used in elections, Shri Arora denounced the targeting of the machines, which unnecessarily are being dragged into motivated slugfest. “EVMs have been in use for the last two decades. Even in several elections since 2014, the machines have given different results in different elections.” Shri Arora mentioned that even in the recent elections in the five States, out of a total of 176,000 Polling Booths where EVMs were used, there were six incidents of violation of Standard Operating Procedure, that too in reserved EVMs not used in the actual elections. “Although the ratio is negligible but even in these cases stringent disciplinary action was taken and ECI has and always will have zero tolerance to any kind of errors in the election process” he reiterated. Shri Arora also referred to the relevant UN Treaties viz; Universal Declaration of Human Rights (UDHR) 1948 and the International Covenants on Civil and Political Rights (ICCPR) 1966 etc. which have guided and provided strength and support to democracies across the world in shaping up their constitutional, legislative, and legal framework for ‘Inclusive and Accessible Elections’. While addressing the participants, Election Commissioner, Sh. Ashok Lavasa mentioned that Election Commission of India has played a pioneering role in organizing free, fair and credible elections in a transparent manner in the largest democracy in the world and leads the way in sharing best practices and knowledge skills with fellow EMBs. He referred to the active role played by ECI in international arena in the field of Election Management through its close association with regional and world bodies like FEMBoSA, AAEA, A-WEB and International IDEA. In this regard ECI has provided technical assistance to several countries like Jordan, Maldives, Namibia, Egypt, Bhutan and Nepal; undertaken Study/Observation Missions for Elections to a number of countries abroad and exchange visits for sharing of experiences and skills as also helped with capacity building programmes. Sh. Lavasa said “it is a tribute to Indian people, our democracy and the election machinery that what started as a voter base of 176 million people in 1951 is now a vast vocal electorate of almost 880 million with a voting percentage of about 66.4 % in 2014” He noted that the better thing of the course is that the increase is across the spectrum, more women , more first time voters, more PwDs , more transgenders and more service voters. The next milestone is to improve it further and work towards ethical voting, he emphasised. In his welcome address, Mr. Umesh Sinha, Senior Deputy Election Commissioner briefed the delegates about the contours of the International Conference on ‘Making our Elections Inclusive and Accessible’. He mentioned that ECI has led the way in the path to democracy during the last 68 years by conducting 16 General Elections to the Lok Sabha and more than 388 elections to the State Legislative Assemblies. ECI is globally recognised today as an institution of repute in imparting knowledge and sharing of best practices and skills with other EMBs through its robust International Cooperation Programme. He highlighted various initiatives taken by the ECI under its flagship programme Systematic Voters’ Education and Electoral Participation (SVEEP) for enhancing Inclusion among various categories of voters to encourage their electoral participation. He expressed the hope that the ideas and experiences shared at this Conference would provide useful takeaways for all stakeholders in this endeavour. During the one-day Conference, there were sessions with Heads and senior delegates from EMBs and International Organisations, giving their presentations and sharing of their experiences, best practices and initiatives aimed at electoral engagement, enrolment and active participation aiming towards inclusive and accessible ballot exercise in their respective countries. On the sidelines of the Conference ECI today also renewed the Memorandum of Understanding (MOU) for cooperation in the field of election management with the Election Commission of Bhutan. To mark the occasion, ECI also released the January 2019 issue of its Quarterly Magazine ‘VOICE International’. The magazine carries rich experiences for knowledge sharing on Inclusive and Accessible Elections across the democracies around the world. The international delegates have also been invited to attend the National Voters Day Celebrations in New Delhi on 25th January 2019 besides visiting the upcoming campus of the India International Institute of Democracy and Election Management (IIIDEM) at Dwarka, New Delhi. Some of the delegates will also witness the celebration of the Republic Day on 26th January 2019.
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    NOTICE INVITING TENDER Sealed bids are invited by, from authorized dealers for supply of Enterprise Infrastructure components at the Office of the Election Commission of India, Nirvachan Sadan, Ashok Road, New Delhi-110001. Interested bidders are requested to submit their bids along with the specified documents which shall be received till 21.12.2018 up to 2:00 PM. The Quotation may be sent by Speed Post / Registered Post / Courier Services / in person in sealed cover addressed to “The Secretary (ICT), Election Commission of India, Nirvachan Sadan, Ashok Road, New Delhi-110001”. Quotation received after the closing date & time shall not be entertained. The Election Commission of India shall not be responsible for any postal delay. Tender NO. No.485/Comp/SMS/NIC/2018 Tender Forms Available at website https://eci.gov.in/tender/ Date and time of issue/publishing 28.11.2018 Document Download start date & time 28.11.2018 Bid Submission start date & time 28.11.2018 Bid Submission last date & time 21.12.2018 at 2:00 PM Date & Time of opening of technical bid 21.12.2018 by 2:30 PM Place of opening of technical bid Election Commission of India Date of opening of financial bid To be intimated later Cost of tender document Free EMD Rs.4,00,000/- Annual turnover Rs.7 Crore Bank Guarantee 5% of the value of total contract is furnished by successful bidder on award of contract. This may be in form of Bank Draft/Cheque of any Nationalized bank. Type of Bid Two Bid System 2. Scope of Work, Eligibility and qualification criteria and terms and conditions of the contract is available in Annexure A to F. 3. The eligible bidders may download Bid document from our website https://eci.gov.in/files/category/13-tender/. Bidders shall have to deposit Rs.4,00,000/- (Rupees four lakh only) as EMD in the form of Demand Draft in the name of PAO, Election Commission of India on or before bid submission closing date and time and submit before the Section Officer, ICT Division, Election Commission of India, Room no. 509, 5th Floor, Nirvachan Sadan, Ashoka Road, New Delhi -110001. 4. The rates quoted should be NET (exclusive of taxes) and no discount free service/ offers should be there in the rates, failing which tender will be rejected. 5. The Election Commission of India reserves the right to accept or reject any or all the tenders or amend/withdraw any of the terms and conditions contained in the Tender Document, without assigning any reason.
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    Handbook for ERO and AERO Certification, April 2018 ( Vol I / Vol II) Table of Contents Message – Chief Elecon Commissioner of India ........................................................ i Message – Elecon Commissioner of India ............................................ ii Message – Elecon Commissioner of India ........................................... iii Foreword ................................................................................................. iv Glossary of The Terms Used ................................................................. 1. Electoral Rolls: Constuonal & Legal Provisions.................................... 1.1 Introducon............................................................................................. 1.2 Fundamentals of Electoral Rolls: ........................................................ 1.3 Maintenance of Electoral Rolls............................................................ 2. Procedure for electoral Registraon ...................................................... 2.1 Electoral officers and Support Staff - Roles and Responsibilies ....... 2.2 Processing of Electoral Forms ........................................................... 3. Demarcaon and Raonalizaon of Polling Staons................................... 3.1 Polling staons ...................................................................................... 3.2 PS Raonalizaon .................................................................................... 3.3 Shiing of PS To New Building .............................................................. 4. Health of Electoral Roll ........... ............................................................... 4.1 Introducon ............................................................................................. 4.2 Projecon of census data ....................................................................... 4.3 Removal of names of dead electors: .................................................. 4.4 Improvement in quality of photograph: ................................................ 4.5 Electors Photo Identy Card .................................................................... 5. Revision of Electoral Rolls........................................................................ 5.1 Types of Revision ..................................................................................... 5.2 Process of Revision .................................................................................. 5.3 Preparaon of various Formats – ............................................................. 5.4 Preparaon of ERs During Revisions ........................................................ ANNEXURE - 1 ................................................................................................ ANNEXURE - 2 ................................................................................................. ANNEXURE - 3 ................................................................................................. ANNEXURE - 4 ................................................................................................. ANNEXURE - 5 ................................................................................................. ANNEXURE - 6 ................................................................................................. ANNEXURE - 7 ................................................................................................. ANNEXURE - 8 ................................................................................................. ANNEXURE - 9 ................................................................................................. ANNEXURE - 10 ............................................................................................... ANNEXURE - 11 ............................................................................................... ANNEXURE - 12 ................................................................................................ ANNEXURE - 13 ................................................................................................ ANNEXURE - 14 ................................................................................................ ANNEXURE - 15 ................................................................................................ ANNEXURE - 16 ................................................................................................ ANNEXURE - 17 ............................................................................................... ANNEXURE - 18 ................................................................................................ ANNEXURE - 19 ................................................................................................ ANNEXURE - 20 ................................................................................................ ANNEXURE - 21 ................................................................................................ ANNEXURE - 22 ................................................................................................ ANNEXURE - 23 ................................................................................................. ANNEXURE - 24 ................................................................................................. ANNEXURE - 25 ..................................................................................................
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    No. ECI/PN/71/2018 Date:11th October, 2018 PRESS NOTE Sub: General election to Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram 86 Telangana, 2018 - Media Coverage during the period referred to in Section 126 of RP Act, 1951. The schedule for holding general election to the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram 86 Telangana, 2018 has been announced on 06.10.2018. Poll is scheduled to be held in multiple phases on 12.11.2018 & 20.11.2018 in Chhattisgarh, on 28.11.2018 in Madhya Pradesh & Mizoram and on 07.11.2018 in Rajasthan & Telangana. Section 126 of the Representation of the People Act, 1951, prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours before the hour fixed for conclusion of poll in a constituency. The relevant portions of the said Section 126 are re- produced below: - (126. Prohibition of public meeting during period of forty-eight hours ending with hour fixed for conclusion of poll- (1) No person shall - (a) ............................... (b) Display to the public any election matter by means of cinematograph, television or other similar apparatus; (c) ................................... In any polling area during the period of forty-eight hours ending with the hour fixed for the conclusion of the poll for any election in the polling area. (2) Any person who contravenes the provisions of sub-section (1) shall be punishable with imprisonment for a term which may extend to two years, or with fine, or with both. (3) In this Section, the expression "election matter" means any matter intended or calculated to influence or affect the result of an election.) 2. During elections, there are sometimes allegations of violation of the provisions of the above Section 126 of the Representation of the People Act, 1951 by TV channels in the telecast of their panel discussions/debates and other news and current affairs programmes. As mentioned above the said Section 126 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours ending with the hour fixed for conclusion of poll in a constituency. "Election matter" has been defined in that Section as any matter intended or calculated to influence or affect the result of an election. Violation of the aforesaid provisions of Section 126 is punishable with imprisonment up to a period of two years, or with fine or both. [1] 3. The Commission once again reiterates that the TV /Radio channels and cable networks should ensure that the contents of the programme telecast/ broadcast / displayed by them during the period of 48 hours referred to in Section 126 do not contain any material, including views / appeals by panelists / participants that may be construed as promoting/prejudicing the prospect of any particular party or candidate(s) or influencing/ affecting the result of the election. This shall, among other things include display of result of any opinion poll and of standard debates, analysis, visuals and sound-bytes. 4. In this connection, attention is also invited to Section 126A of the RP. Act 1951, which prohibits conduct of Exit poll and dissemination of their results during the period reckoned from the commencement of polls in first Phase and half an hour after the close of poll in last phase in all the State, in respect of current round of elections. 5. During the period not covered by Section 126 or Section 126A, concerned TV/ Radio / Cable / FM channels are free to approach the state / district/ local authorities for necessary permission for conducting any broadcast related events which must also conform to the provisions of the model code of conduct and the programme code laid down by the Ministry of Information and Broadcasting under the Cable Network (Regulation) Act with regard to decency, maintenance of communal harmony, etc. Concerned Chief Electoral Officer /District Election Officer will take into account all relevant aspects including the law, and order situation while extending such permission. As regards political advertisements, the same needs pre-telecast/ broadcast certification by the Committees set up at the State / District level as per the Commission’s order No. 509 / 75 / 2004 / JS-I dt 15.04.2004. 6. Attention of all print media is also drawn to the following guidelines issued by Press Council of India on 30.07.2010 to be followed for observance during the election: (i) It will be the duty of the Press to give objective reports about elections and the candidates. The newspapers are not expected to indulge in unhealthy election campaigns, exaggerated reports about any candidate / party or incident during the elections. In practice, two or three closely contesting candidates attract all the media attention. While reporting on the actual campaign, a newspaper may not leave out any important point raised by a candidate and make an attack on his or her opponent. (ii) Election campaign along communal or caste lines is banned under the election rules. Hence, the Press should eschew reports, which tend to promote feelings of enmity or hatred between people on the ground of religion, race, caste, community or language. (iii) The Press should refrain from publishing false or critical statements in regard to the personal character and conduct of any candidate or in relation to the candidature or withdrawal of any candidate or his candidature, to prejudice the prospects of that candidate in the elections. The Press shall not publish unverified allegations against any candidate / party. [2] (iv) The Press shall not accept any kind of inducement, financial or otherwise, to project a candidate / party. It shall not accept hospitality or other facilities offered to them by or on behalf of any candidate / party. (v) The Press is not expected to indulge in canvassing of a particular candidate/ party. If it does, it shall allow the right of reply to the other candidate / party. (vi) The Press shall not accept/ publish any advertisement at the cost of public exchequer regarding achievements of a party / government in power. (vii) The Press shall observe all the directions / orders / instructions of the Election Commission / Returning Officers or Chief Electoral Officer issued from time to time. 7. Attention of the electronic media is invited to the “Guidelines for Election Broadcasts” issued by NBSA dt 03.03.2014. (i) News broadcasters should endeavour to inform the public in an objective manner, about relevant electoral matters, political parties, candidates, campaign issues and voting processes as per rules and regulations laid down under The Representation of the People Act 1951 and by the Election Commission of India. (ii) News channel shall disclose any political affiliations, either towards a party or candidate. News broadcasters have a duty to be balanced and impartial, especially in their election reporting. (iii) News broadcasters must endeavour to avoid all forms of rumor, baseless speculation and disinformation, particularly when these concern specific political parties or candidates. Any candidate / political party, which has been defamed or is a victim of misrepresentation, misinformation or other similar injury by broadcast of information should be afforded prompt correction, and where appropriate granted an opportunity of reply. (iv) News broadcasters must resist all political and financial pressures which may affect coverage of elections and election related matters. (v) News broadcasters should maintain a clear distinction between editorial and expert opinion carried on their news channels. (vi) News broadcasters that use video feed from political parties should disclose it and appropriately tag it. (vii) Special care must be taken to ensure that every element of a news/ programmes dealing with elections and election related matters is accurate on all facts relating to events, dates, places and quotes. If by mistake or inadvertence any inaccurate information is broadcast, the broadcaster must correct it as soon as it comes to the broadcaster’s notice with the same prominence as was given to the original broadcast. (viii) News broadcasters, their journalists and officials must not accept any money, or gifts, or any favour that could influence or appear to influence, create a conflict of interest or damage the credibility of the broadcaster or their personnel. [3] (ix) News broadcasters must not broadcast any form of ‘hate speech’ or other obnoxious content that may lead to incitement of violence or promote public unrest or disorder as election campaigning based on communal or caste factors is prohibited under Election laws. News broadcasters should strictly avoid reports which tend to promote feelings of enmity or hatred among people, on the ground of religion, race, caste, community, region or language. (x) News broadcasters are required to scrupulously maintain a distinction between news and paid content. All paid content should be clearly marked as “Paid Advertisement” or “Paid Content”: and paid content must be carried in compliance with the “Norms 85 Guidelines on Paid News” dated 24.1 1.201 1. (xi) Special care must be taken to report opinion polls accurately and fairly, by disclosing to viewers as to who commissioned, conducted and paid for the conduct of the opinion polls and the broadcast. If a news broadcaster carries the results of an opinion poll or other election projection, it must also explain the context, and the scope and limits of such polls with their limitations. Broadcast of opinion polls should be accompanied by information to assist viewers to understand the poll’s significance, such as the methodology used, the sample size, the margin of error, the fieldwork dates, and data used. Broadcasters should also disclose how vote shares are converted to seat shares. (xii) The broadcasters shall not broadcast any “election matter” i.e. any matter intended or calculated to influence or affect the result of an election, during the 48 hours ending with the hours fixed for the conclusion of poll in violation of Section 126(l)(b) of the Representation of the People Act 1951. (xiii) The Election Commission of India (ECI) will monitor the broadcasts made by news broadcasters from the time elections are announced until the conclusion and announcement of election results. Any violation by member broadcasters reported to the News Broadcasting Standards Authority (NBSA) by the Election Commission will be dealt with by the NBSA under its regulations. (xiv) Broadcasters should, to the extent possible, carry voter education programmes to effectively inform voters about the voting process, the importance of voting, including how, when and where to vote, to register to vote and the secrecy of the ballot. (xv) News broadcasters must not air any final, formal and definite results until such results are formally announced by the Returning Officer, unless such results are carried with clear disclaimer that they are unofficial or incomplete or partial results or projections which should not be taken as final results. The above guidelines should be duly observed for compliance by all the concerned media. PAWAN DIWAN (Under Secretary) [4]

ECI Main Website

ECI Main websiteThe Election Commission of India is an autonomous constitutional authority responsible for administering election processes in India. The body administers elections to the Lok Sabha, Rajya Sabha, State Legislative Assemblies in India, and the offices of the President and Vice President in the country. The Election Commission operates under the authority of Constitution per Article 324, and subsequently enacted Representation of the People Act. 

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