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  1. 10 downloads

    Submission of Contribution Report for FY 2019-20 Date of filing: 27 November 2020 Name and address of the Electoral Trust: New Democratic Electoral Trust Assessment Year: 2019-20 Total Contribution Received: 465000000 Total donation paid/disburseed to political parties: 465000000
  2. 693 downloads

    Publication of criminal antecedents by contesting candidates and political parties – Hon’ble Supreme Court order dated 10.08.2021 in Contempt Petition (C) No. 656 of 2020 titled Brajesh Singh Vs. Sunil Arora & Ors. - regarding
  3. 953 downloads

    No. ECI/PN/77/202 Dated: 04.09.2021 PRESS NOTE Subject: Schedule to fill casual vacancy and adjourned poll in the Assembly Constituencies - regarding The Commission vide press note No. ECI/PN/61/2021 dated 3rd May 2021 deferred the adjourned poll (which was scheduled to be held on 16.05.2021) and extended the period of elections in 110-Pipli Assembly Constituency (AC) of Odisha and 58-Jangipur & 56-Samserganj AC of West Bengal after taking note of lockdown/restrictions under Disaster Management Act, 2005, as issued by NDMA/SDMA. Further, the Commission vide press note No. ECI/PN/64/2021 dated 5th May 2021 deferred the bye-elections in various States/UT, after taking all material facts and inputs of Chief Electoral Officers of various States/UT in view of the pandemic. 2. As on date there are three deferred adjourned polls (two in the state of West Bengal and one in the state of Odisha), three vacancies in Parliamentary Constituencies and 32 vacancies in Legislative Assemblies of various States/UT. 3. In order to assess the feasibility of holding bye-elections in various States/UT, a meeting was held through video conferencing on 01.09.2021 with Chief Secretaries, senior officers from the department of Health & Home Affairs, DGPs from the concerned States/UT and Chief Electoral Officers from concerned States/UT. The Chief Secretaries/Chief Electoral Officers shared their inputs, constraints, issues and challenges in conducting bye-elections in their States/UT in view of COVID-l9 pandemic, flood situation and festivals in near future and so on. The Chief Secretaries from the concerned poll going States have also sent their views and inputs in writing. 4. The Chief Secretaries of States of Andhra Pradesh, Assam, Bihar, Haryana, Himachal Pradesh, Madhya Pradesh, Meghalaya, Rajasthan, Telangana, Uttarakhand, Uttar Pradesh and Adviser of UT of Dadra and Nagar Haveli and Daman & Diu, brought to the notice of the Commission the constraints related to flood situations, festivals and pandemic. They suggested that it would be advisable to have bye-elections after the end of festival season. 5. Besides these, some states have also brought to the notice of the Commission that Government of India, various research institutions, technical expert committees and professionals have predicted the possibility of third wave of COVID-19 October onwards. MHA has also issued detailed instructions on prevention of COVID-19 on August 28, 2021. 6. The Chief Secretary, Odisha also informed that COVID situation is under control and poll can be held. The Chief Secretary West Bengal informed that COVID-19 situation is fully under control. He also brought to the notice that the flood situation in the state has not affected the poll bound Assembly Constituencies and the State is fully geared up to hold the elections. He also cited that under Article 164(4) of the Constitution of India, a Minister who is not a member of the Legislature of the State for a period of six consecutive months shall at the expiration of that period cease to be a Minister and there will be a constitutional crisis and vacuum in the top executive posts in the Government unless elections are held immediately. He has also informed that in view of administrative exigencies and public interest and to avoid vacuum in the state, bye-elections for 159- Bhabanipur, Kolkata from where Ms. Mamata Banerjee, Chief Minister intends to contest elections may be conducted. 7. After taking into consideration the inputs and views of the Chief Secretaries of the concerned States and respective Chief Electoral Officers, while the Commission has decided not to hold bye-elections in other 31 Assembly Constituencies and 3 Parliamentary Constituencies and considering the constitutional exigency and special request from State of West Bengal, it has decided to hold bye-election in 159- Bhabanipur AC. Much stricter norms have been kept by the Commission as an abundant caution to safeguard from COVID-19 pandemic. The schedule for the bye-election is attached at Annexure-1. 8. Further, the Commission has also decided to hold polls in 3 Assembly Constituencies namely 56-Samserganj, 58- Jangipur of West Bengal and 1 Assembly Constituency 110-Pipli of Odisha where the adjourned poll was deferred vide Commission’s notification 4th May, 2021, as per the schedule given in Annexure- 2. Separate notifications are being issued in this regard. The candidates/political parties for these 3 ACs have already availed the campaign period from 29.04.2021 to 03.05.2021. In view of this, the Commission has now decided to allow the campaign from 20.09.2021 only in these constituencies. 9. ELECTORAL ROLL The published Electoral Rolls for the aforesaid Assembly Constituencies w.r.t 01.01.2021 will be used for these elections. 10. ELECTRONIC VOTING MACHINES (EVMs) and VVPATs The Commission has decided to use EVMs and VVPATs in the bye-election in all the polling stations. Adequate numbers of EVMs and VVPATs have been made available and all steps have been taken to ensure that the polls are conducted smoothly with the help of these machines. 11. IDENTIFICATION OF VOTERS Electoral Photo Identity cards (EPIC) shall be the main document of identification of a voter. However, any of the below mentioned identification documents can also be shown at the polling station: i. Aadhar Card, ii. MNREGA Job Card, iii. Passbooks with photograph issued by Bank/Post Office, iv. Health Insurance Smart Card issued under the scheme of Ministry of Labour, v. Driving License, vi. PAN Card, vii. Smart Card issued by RGI under NPR, viii. Indian Passport, ix. Pension document with photograph, x. Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and xi. Official identity cards issued to MPs/MLAs/MLCs. 12. MODEL CODE OF CONDUCT The Model code of conduct shall come into force with immediate effect from 04.09.2021 onwards in the district(s) in which the whole or any part of the Assembly constituency going for election is included, subject to partial modification as issued vide Commission’ s instruction No. 437/6/1NST/2016-CCS, dated 29th June, 2017 (available on the commission's website). 13. BROAD GUIDELINES TO BE FOLLOWED DURING THE CONDUCT OF BYE-ELECTIONS /ADJOURNED POLL DURING the period of COVID-19 The Commission has issued broad guidelines on 21st August, 2020. Also, it has issued further guidelines on 09.10.2020, 09.04.2021,16.04.2021, 21.04.2021, 22.04.2021, 23.04.2021 and 28.04.2021 available on Commission’s website eci.gov.in or link https://eci.gov.in/candidate-political-parties/instructions-on-covid-19/. Also, vide letter No.40-3/2020-DM-I(A) dated 28th August, 2021, instructions for implementation of targeted and prompt actions for COVID management has been extended by MHA up to 30th September, 2021. After taking inputs from the political parties/Chief Electoral Officers and keeping the extant instructions of MHA/MoHFW in view, the Commission has further strengthened these guidelines. Further, the Commission’s all instructions relating to conduct of General Election in West Bengal during the COVID-19 period shall also be mutatis mutandis applicable for these bye-elections/adjourned poll. All stake holders shall abide by these instructions. State Government concerned shall take all appropriate actions/measures in compliance to these instructions as follows. 1 Nomination During Pre and post nomination procession, public meeting prohibited / Only three vehicles permitted within a periphery of 100 meters of RO's office. No procession for nomination shall be permitted. 2 Campaign period (a) Meeting for (i) Indoor 30% of allowed capacity or 200 persons, whichever is less. A register will be maintained to count the number of people attending the meeting. (ii) Outdoor With 50% of capacity (as per Covid-19 guidelines) or 1000 in the case of Star Campaigners and 50% of the capacity or 500 in all other cases. In either case, the allowed number is whichever is less. The entire area will be cordoned off and will be guarded by the police. The count of people entering the ground will be monitored. Expenditure for the cordoning/barricading will be borne by the candidate/party. Only those grounds which are cordoned/barricaded completely will be used for rallies. (b) Star Campaigners Number of Star Campaigners restricted to 20 for these bye-elections for National /State recognized parties and 10 for un- recognized registered parties in the wake of the Covid-19 pandemic. (c) Road show No Roadshow shall be allowed and No Motor/Bike/Cycle rallies to be allowed (d) Street corner meeting Maximum 50 persons shall be allowed (Subject to availability of space and compliance to COVID-19 guidelines.) (e) Door to door campaign Door to door campaign with 5 persons including candidates/their representatives. (f) Campaign through video van Not more than 50 audiences shall be allowed in one cluster point subject to availability of space and compliance to covid guidelines. (g) Use of vehicles for campaign Total vehicles allowed for a candidate/political party (excluding Star Campaigner):- 20 Maximum no. of persons allowed per vehicle 50% of the capacity. 3 Silence period The silence period is 72 hours before the end of poll. 4 Poll day activities 1. Maximum 2 vehicles with 3 persons each shall be allowed. Security as per the applicable extant guidelines. 2. Poll day activity on polling station as per ECI guidelines. 5 Counting day DEOs to take appropriate measures to prevent crowding. Social distancing and other COVID safety protocols to be strictly adhered to at all the times during counting. 6. All such activities will be strictly complied as per the Covid-19 guidelines issued by competent authorities. Social distancing and use of mask, sanitizers, thermal scanning, face shield, hand gloves, etc., as per COVID-19 protocol, have to be complied with. SDMA is responsible for all preventive and mitigation measures to ensure adherence to COVID protocol. Chief Secretary and DG and district level authorities will be responsible for monitoring, supervision and compliance of covid-19 guidelines. 7. If a candidate or political party violates any of the above guidelines, no more permission shall be given to the concerned candidate/party for rallies, meetings etc. If any star campaigner violates the COVID protocols, he shall not be allowed to campaign further in that constituency/district. 8. All polling personnel and election officials including the private persons engaged in the election duty shall be double vaccinated before taking their services. 9. Candidate/election agent/polling agent counting agent/driver etc. whoever is coming in contact with the public or election officials have to be double vaccinated. 10. One health worker to be appointed as COVID nodal officer for each Polling Station. 11. CS/DG and concerned DMs/SPs shall take enough preventive measures and make necessary arrangements to ensure that no poll related violence occurs during pre and post poll. 12. In the light of advisory issued by the Health Ministry of GoI, ECI will keep a close watch on the evolving situation and may further tighten the guidelines for the upcoming elections. Annexure -1 Schedule for bye-election in 159- Bhabanipur AC in West Bengal Poll Events Date and Day Date of Issue of Gazette Notification 06.09.2021, Monday Last Date of Nominations 13.09.2021, Monday Date for Scrutiny of Nominations 14.09.2021, Tuesday Last Date for Withdrawal of candidatures 16.09.2021, Thursday Date of Poll 30.09.2021, Thursday Date of Counting 03.10.2021, Sunday Date before which election shall be completed 05.10.2021, Tuesday Annexure-2 Schedule for polls in 56-Samserganj & 58- Jangipur Assembly Constituencies in West Bengal and 110-Pipli AC in Odisha where the adjourned polls were deferred Poll Events Date and Day Date of Poll 30.09.2021, Thursday Date of Counting 03.10.2021, Sunday Date before which election shall be completed 05.10.2021, Tuesday
  4. 1,690 downloads

    The following associated files can be downloaded from this link: Other Abbreviations And Description List of Successful Candidates List Of Political Parties Participated Highlights Performance of Political Parties Electors Data Summary Individual Performance Of Women Candidates Constituency Data Summary Candidate Data Summary Detailed Results Annexure- 1 (Electors Data Summary) Disclaimer :- This report is based on Index Cards data made available by concerned Returning Officers on the basis of Statutory data maintained in the forms. In case of any dispute, the data maintained in the Statutory Forms by the concerned Returning Officers shall prevail.
  5. 661 downloads

    Election Commission has issued several guidelines/instructions/Orders for campaigning during general election/bye election in wake of COVID-19 pandemic in the country, which may be seen at the Commission's website https://eci.gov.in and the direct path is https://eci.gov.in/candidate-political-parties/instructions-on-covid-19/ The Commission has desired to seek the views of the Political Parties on the above referred guidelines/instructions/Orders.
  6. 263 downloads

    Statistical Reports of General Election 2019 - Including Vellore PC where election was held in August 2019 List Of Political Parties Participated
  7. 390 downloads

    Statistical Reports of General Election 2019 - Including Vellore PC where election was held in August 2019 State Wise Seat Won & Valid Votes Polled by Political Parties
  8. 728 downloads

    No. 3/4/2021/SDR Dated: 26th February, 2021 To, The Chief Electoral Officers All States/Union Territories Subject: Publication of criminal antecedents by contesting candidates and political parties in pursuance of the Hon'ble Supreme Court decision in WP (C) No. 784 of 2015 (Lok Prahari Vs. Union of India and Others and in WP (C) No. 536 of 2011 (Public Interest Foundation & Ors. Vs. Union of lndia & Anr.) and in contempt petition (c) no. 2192 of 2018 in WP (C) no. 536 of 2011 - regarding. Reference: - No. 3/4/2017/SDR/Vol.II dated 10th October, 2018 No. 3/4/2019/SDR/Vol.I dated 19th March, 2019 No. 76/ECI/INSTIFUNC/EEM/EEPS/2019/VOL. XVII dated 8th May, 2019 No. 3/4/2019/SDR/Vol.III dated 30th August, 2019 No. 3/4/2020/SDR/Vol.III dated 6th March, 2020 No. 3/4/2020/SDR/Vol.III dated 19th March, 2020 No. 3/4/2019/SDR/Vol.IV dated 16th September, 2020 No. 3/4/2019/SDR/Vol.IV dated 30th October, 2020 No. 3/4/2020/SDR/Vol.III dated 11th January, 2021 Sir/Madam, I am directed to refer to the above letters on the subject cited and to send herewith a copy of booklet containing "Guidelines on publicity of criminal antecedents by political parties and candidates" issued in this regard, for your information and future reference. 2. Attention is brought to Para 5 (Introduction) of the booklet wherein the meaning of National/Vernacular newspapers has been prescribed in the context of Hon'ble Supreme Court's Order dated 13th February, 2020. This must be brought to the notice of all concerned. 3. This shall be informed to all DEOs/ROs in the State/Union Territory for necessary action on their part. 4. This shall also be circulated to all the political parties based in the State i.e. the State Units of the recognised parties and recognised State parties of other States and all registered un-recognised National/State political parties with headquarters based in your State/Union Territory, with instructions to take note of the above direction for strict compliance both by the parties and their candidates in all future elections. This may also be brought to their notice that the candidate, who fails to publish the declaration in the Newspapers, shall be issued notice by the CEO, in the enclosed format.
  9. 440 downloads

    No. ECI/PN/69/2021 Dated: 15th June, 2021 ECI organises a virtual conference of Chief Electoral Officers CEC emphasises voter centric services to be delivered swiftly & efficiently General Elections 2019- An ATLAS released during the Conference Election Commission of India today organized a virtual conference of the Chief Electoral Officers of all the States and UTs. The conference primarily focused on key thematic issues like smooth, efficient and voter friendly services, updation/purity of the electoral roll, integration of IT Applications, extensive voter outreach program, Media & Communication strategy, Expenditure monitoring, legal issues, EVM and VVPAT storage related infrastructure and training & capacity building. While addressing the CEOs, Chief Election Commissioner Sh. Sushil Chandra stressed the importance of such periodic review meetings for revamping back-end systems so that voter centric services can be delivered swiftly and efficiently on priority. Shri Chandra said that such CEO review meetings would be institutionalized and will be organized more frequently. Shri Chandra emphasized that CEOs should make sustained year round efforts to engage with new voters for registration and other services like correction, change of address etc for existing voters and awareness of hassle free facilitation platforms of Election Commission. He reiterated the importance of an updated and error free electoral roll. Shri Chandra asked the CEOs to share the best practices of the various innovative steps taken by the poll-gone states for learning and customization for future elections. Election Commissioner Sh. Rajiv Kumar in his address said that CEOs of the recently poll-gone states should suggest ways of scaling up/integrating their successful best practices such as mobile apps for absentee voters, criminal antecedents and randomization of polling /police personnel. He emphasized that protocols of SOPs for storage and movement of EVMs should be strictly adhered to and monitored by CEOs. He added that CEOs should ensure periodic physical inspection of EVM storage warehouses. Shri Kumar also said that CEOs should send their suggestions and ideas for new reforms to be taken up in the identified verticals being examined by the Core Committee. Election Commissioner Sh. Anup Chandra Pandey commended the CEOs for their constructive suggestions. He said that the non-election period should be utilized by CEOs to consolidate and fill up gaps of manpower resources and Infrastructure, plan for communication & awareness activities and step up training & capacity building as per their state specific needs. Secretary General Sh. Umesh Sinha reminded the CEOs that during the non-election period, the core work of purifying electoral rolls, redressal of grievances of voters, outreach activities for engaging with young & future voters through Electoral Literacy Clubs and other SVEEP measures, staffing & budgeting matters, training of CEO office teams should be taken up on priority so that CEO offices remain in full readiness for forthcoming elections. Senior DEC Shri Dharmendra Sharma, DECs Shri Sudeep Jain, Shri Chandra Bhushan Kumar and Shri Nitesh Vyas also interacted with CEOs on their specific thematic issues. During the conference, Chief Electoral Officers of Assam, Kerala, Tamil Nadu and West Bengal shared their experiences and lessons from conducting elections during the pandemic. The CEOs of Goa, Manipur, Punjab, Uttarakhand& Uttar Pradesh particularly briefed the Commission about various challenges, innovations and suggestions for upcoming assembly elections in their respective states. The Commission today during the review meeting also e-launched the ‘Atlas on General Elections 2019’. The Atlas encompasses all the data and statistical figures of this monumental event. This Atlas includes 42 thematic maps and 90 tables depicting various facets of the elections.The General Election 2019 Atlas serves as an informative and illustrative document that brings to light the nuances of the Indian electoral process. The maps and tables depict information in pictorial manner for better understanding and appreciation of the electoral diversity of the country. The Atlas brings out salient features such as data of the 23 states and UTs where women voting percentage was more than the male voting percentage; information about the largest parliamentary constituency in terms of electors, candidates and performance of political parties amongst other parameters. The e-Atlas is available at https://eci.gov.in/ebooks/eci-atlas/index.html. Any suggestions can be shared with the EDMD division of the Commission.
  10. 201 downloads

    ECI letter to the National and State Political Parties on campaign, rallies, public meeting etc.
  11. 195 downloads

    1. MAKKAL MUNNETRA KATCHI 2. APNI JANTANTRIK PARTY 3. RIGHT INDIA MOVEMENT PARTY 4. DRAVIDA JANANAYAGA MAKKAL KATCHI 5. THAKKAM KATCHI
  12. 31 downloads

    Submission of Contribution Report for FY 2020-21 Date of filing: 22 July 2021 Name and address of the Electoral Trust: Jaybharath Electoral Trust Assessment Year: 2020-21 Total Contribution Received (Rs): 60000000 Total donation paid/disburseed to political parties (Rs): 6,00,00,000
  13. 421 downloads

    New Political Parties seeking registration People’s Justice Party Iyinthinai Makkal party Minority People’s Party Jan Sewak Kranti Party Bahujan Shoshit Samaj Sangharsh Samta Party Haryana Janhit Vikas Party Bhartiya Lok Shakti Party Hamari Party Himachal party Ayya Munnetra Kazhagam Udiyoman Democratic Party Of India Bhumisantan Adhikar Party Aam Bharat Party One India one People Party Sarvjan Sanatan Party Jan Pragati Party
  14. 273 downloads

    New Political Parties seeking registration AAS Punjab Party Andaman Nicobar Democratic congress Janhit Janata party Jay Vidarbha Party Nav Bharat Jagran Party One India One Policy Party Praja Vijay Paksh Public Utthan Party Rashtriya Bhaichara Vikas party Rashtriya Samvidhanwadi Party Rashtriya Sanatan Party
  15. 801 downloads

    No. ECI/PN/20/2021 Dated: 2nd March 2021 PRESS NOTE Registration of political parties under section 29A of the Representation of the People Act, 1951- Public Notice Period- regarding. Registration of political parties is governed by the provisions of section 29A of the Representation of the People Act, 1951. A party seeking registration under the said section with the Commission has to submit an application to the Commission within a period of 30 days following the date of its formation as per guidelines prescribed by the Commission in exercise of the powers conferred by Article 324 of the Constitution of India and Section 29A of the Representation of the People Act, 1951. As per existing guidelines, the applicant association is, inter-alia, asked to publish proposed Name of party in two national daily news papers and two local daily newspapers, on two days for submitting objections, if any, with regard to the proposed registration of the party before the Commission within 30 days from such publication. Notice so published is also displayed on the website of the Commission. 2. The Commission has announced the General Elections for the Legislative Assemblies of West Bengal, Assam, Tamil Nadu, Kerala and Puducherry on 26.02.2021. It has been brought to the notice of the Commission that in view of prevailing restrictions on account of Covid-19, there was dislocation and delay in moving applications for registration, which in turn led to delay in registration as a political Party. Therefore, after considering all aspects of the matter, the Commission has given a relaxation and has reduced the notice period from 30 days to 7 days for the parties who have published their public notice on or before 26.02.2021. For all parties, including of those parties which have already published the public Notice in less than 7 days prior to 26.02.2021, objection, if any, can be submitted latest by 05.30 P.M on 02.03.2021 or by the end of the originally provided 30 days period, whichever is earlier. 3. This relaxation will remain in force till 19.03.2021 the last date of nomination for the General Election to the Legislative Assemblies of Assam, Tamil Nadu, Kerala and Puducherry and 07.04.2021 for West Bengal (the last date of nomination for the General to the Legislative Assembly of West Bengal).
  16. 1,235 downloads

    No. ECI/PN/25/2021/Communication Dated: 9th March, 2021 PRESS NOTE Sub:-General Election to the Legislative Assembly of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021-Allotment of Broadcast/ Telecast time to National/State Political Parties-reg. Considering the ongoing COVID-19 pandemic and enhanced relevance of non-contact based campaign, Election Commission of India, in consultation with Prasar Bharti Corporation has decided to double the broadcast/telecast time allotted to each National Party and recognized State Party of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal on Doordarshan and All India Radio during the ongoing General Election to the Legislative Assembly of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021. 2. A copy of the Commission’s Order No.437/TA-LA/1/2021/Communication, dated 9th March, 2021 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021 is enclosed for the information of the general public.
  17. 2,234 downloads

    The following associated files can be downloaded from this link: Other Abbreviations And Description List of Successful Candidates List Of Political Parties Participated Highlights Performance of Political Parties Electors Data Summary Individual Performance Of Women Candidates Constituency Data Summary Candidate Data Summary Detailed Results Annexure- 1 (Electors Data Summary) Disclaimer :- This report is based on Index Cards data made available by concerned Returning Officers on the basis of Statutory data maintained in the forms. In case of any dispute, the data maintained in the Statutory Forms by the concerned Returning Officers shall prevail.
  18. 282 downloads

    List of political parties seeking registration Janshakti Smta Party Janseva Gondwana Party Bharatjan Rakshak Party NavBharat Party Rashtriya Nav Prabhat Party
  19. 462 downloads

    No. 4/2020/SDR/Vol-I Dated:- 21stOctober, 2020 To, The President/General Secretary of the recognized National/State Political Parties Subject:- Campaign during the period of pandemic COVID-19 – regarding. Sir/Madam, On 9th October, 2020, Election Commission vide its Advisory (copy enclosed) had sought the cooperation of all political parties to follow instructions related to pandemic COVID-19 at all stages, especially wherever public interface in physical form is involved. Observance of the preventive measures including wearing mask, use of sanitizer, observance of social distancing is a duty cast upon all the stakeholders in the larger interest of public health. At para 4 of the aforementioned communication, it was specifically mentioned: “As representatives of public, this onerous responsibility rests with the political parties to ensure that they not only cooperate with the district machineries in following the due norms of public health safety as prescribed, but also instill a sense of discipline for civic behavior in their cadre while doing ground management during campaign times. It is requested that you may like to issue advisory to all your field representatives to demonstrate utmost vigil and care to abide by all the extant instructions in large interest of public health and avoid any penal action for breaching the provisions.” Earlier, in its broad guidelines dated 21st August, 2020, the Commission also stated that non-compliance of instructions during the period of public interface will attract actions as per provisions of Sections 51 to 60 of the Disaster Management Act, 2005 besides invocation of the Section 188 of IPC and other legal provisions, as also specified in Order No.40-3/2020-DM-I(A) dated 29th July, 2020 of Ministry of Home Affairs. Instances of such public meetings have come to notice of the Commission, where large number of crowds have assembled in utter violation of social distancing and the political leaders/campaigners are addressing the gathering without wearing masks in complete disregard of the guidelines/instructions issued by Election Commission. By doing so, the political parties and candidates are not only flouting the guidelines of the Commission with impunity,but exposing themselves as well as the public attending the rallies/meetings to the danger of infection during the pandemic. It does not need to be reiterated that during elections political parties/entities are the most important stakeholders in the electoral process and duty bound to observe the norms determined by the Commission for electioneering. The Commission has taken a serious view of the laxity on the part of political parties and candidates, on the ground, in terms of maintaining crowd discipline, and hereby reiterates and further advises them to demonstrate utmost vigil and care during electioneering. CEOs and the District Machinery would be expected by the Commission to invoke appropriate and relevant penal provisions against the candidates concerned as well as the organizers responsible for such violations. Separate instructions for strict compliance of guidelines are being issued to Chief Electoral Officers and State Governments of poll going states. The Commission seeks fullest cooperation from you so that our district election machinery ensures that all the preventive measures are adhering to by all the participants including organizers.
  20. ECI

    PRESS NOTE

    245 downloads

    No. ECI/PN/52/2021 Dated: April 16th, 2021 PRESS NOTE For the ongoing West Bengal Assembly Election-2021, invoking its powers under Article 324, the Commission (1) curtails the timing of campaign upto 7 PM. There shall not be any campaign between 7PM and 10AM on campaign day. (2) extends the silence period from 48 hours to 72 hours in each of the remaining three phases. Commission also directs the political parties/candidates to provide masks, sanitizers, etc. to the participants and account for the cost in expenditure limits. In view of unprecedented public health situation and the imperative of ongoing elections, Commission today extended the silence period upto 72 hours (instead of 48 hours) and restricted the period of campaign upto 7PM (instead of 10PM). These orders have come into effect immediately. Commission further directed all the political parties to adhere to the COVID norms/instructions. It has directed: Candidates and Political Parties shall ensure absolute, repeat absolute, adherence to Covid guidelines in letter and sprit. Violations, if any, shall be sternly dealt with and action, including criminal action, taken as per extant legal framework. It shall be the responsibility of the organisers of public meetings, rallies, etc. to provide masks and sanitisers to every person attending these meetings, rallies, etc at their cost which shall be added and counted within limits of prescribed expenditure. Organisers shall also ensure proper usage of masks, sanitisers and also be responsible for maintaining minimum social distance by everyone. Star campaigners/political leaders/candidates/aspiring policy makers shall demonstrate by their personal example and nudge all supporters in the beginning of the rally, meeting and any other event during campaign to wear mask, use sanitisers and maintain social distance and put in place such crowd control measures as are necessary for observance of extant guidelines. District Election Officers and Returning Officers shall take strict measures to enforce Covid guidelines during campaign. They shall cancel public meetings, rallies, etc. if any violations are observed, in addition to invoking penal sections. Special Observers and General, Police and Expenditure Observers shall strictly monitor compliance of covid norms during campaign. The Commission has directed that Chief Secretary, West Bengal, CEO, West Bengal, all DEOs and ROs of the remaining three phases shall ensure strict compliance of this order and enforcement of extant guidelines. Special observers and other district/ constituency (ies) level observers shall regularly monitor compliance. The copies of the Order, dated 16.04.2021 issued under Art 324 of the Constitution of India as well as the letter, dated 16.04.2021 issued to the Political Parties, are enclosed, which are self explanatory
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    West Bengal General Legislative Election 2021 1 - Abbreviations and Description 2 - List of Successful Candidates 3 - List Of Political Parties Participated 4 - Highlights 5 - Performance of Political Parties 6 - Electors Data Summary 7 - Individual Performance of Women Candidates 8 - Constituency Data Summary 9 -Candidates Data Summary 10 -Detailed Results 11 - Annexure-1 Electors Data Summary Disclaimer :- This report is based on Index Cards data made available by concerned Returning Officers on the basis of Statutory data maintained in the forms. In case of any dispute, the data maintained in the Statutory Forms by the concerned Returning Officers shall prevail.
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    Puducherry General Legislative Election 2021 1 - Abbreviations and Description (Pdf and Excel) 2 - List of Successful Candidates (Pdf and Excel) 3 - List Of Political Parties Participated (Pdf and Excel) 4 - Highlights (Pdf and Excel) 5 - Performance of Political Parties (Pdf and Excel) 6 - Electors Data Summary (Pdf and Excel) 7 - Individual Performance of Women Candidates (Pdf and Excel) 8 - Constituency Data Summary (Pdf and Excel) 9 -Candidates Data Summary (Pdf and Excel) 10 -Detailed Results (Pdf and Excel) 11 - Annexure-1 Electors Data Summary (Pdf and Excel) Disclaimer :- This report is based on Index Cards data made available by concerned Returning Officers on the basis of Statutory data maintained in the forms. In case of any dispute, the data maintained in the Statutory Forms by the concerned Returning Officers shall prevail.
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    No. ECI/PN/74/2020 Date: 8th October, 2020 PRESS NOTE Subject : Registration of political parties under Section 29A of the Representation of the People Act, 1951 – Public Notice Period – regarding. Registration of Political parties is governed by the provisions of Section 29A of the Representation of the People Act, 1951. A party seeking registration under the said Section with the Commission has to submit an application to the Commission within a period of 30 days following the date of its formation as per guidelines prescribed by the Commission in exercise of the powers conferred by Article 324 of the Constitution of India and Section 29A of the Representation of the People Act, 1951. As per existing guidelines, the applicant association is, inter-alia, asked to publish proposed Name of the party in two national daily news papers and two local daily newspapers, on two days for submitting objections, if any, with regard to the proposed registration of the party before the Commission within 30 days from such publication. Notice so published is also displayed on the website of the Commission. 2. The Commission has announced the General Elections for the Legislative Assembly of Bihar,2020 on 25th September, 2020. It has been brought to the notice of the Commission that in view of prevailing restrictions on account of Covid -19, there was dislocation and delay in moving applications for registration, which in turn led to delay in registration as a Political Party. Therefore, after considering all aspects of the matter, the Commission has given a relaxation and has reduced the notice period from 30 days to 7 days for the parties who have published their public notice on or before 07.10.2020. For all parties, including of those parties which have already published the Public Notice in less than 7 days prior to 07.10.2020, objection, if any, can be submitted latest by 5.30 PM on 10th October, 2020 or by the end of the originally provided 30 days period, whichever is earlier. 3. This relaxation will remain in force till 20th October, 2020, the last date of nomination for Phase 3 of the General Election to the Legislative Assembly of State of Bihar.
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    No. ECI/PN/75/2020/Communication Dated: 9th October, 2020 PRESS NOTE Sub: General Election to Legislative Assembly of Bihar 2020- Allotment of Broadcast/Telecast time to National/State Political Parties -regarding. Considering the ongoing COVID-19 pandemic and enhanced relevance of non-contact based campaign, Election Commission of India, in consultation with Prasar Bharti Corporation has decided to double the broadcast/telecast time allotted to each National Party and recognized State Party of Bihar State on Doordarshan and All India Radio during the ongoing General Election to the Legislative Assembly of Bihar, 2020. 2. A copy of the Commission’s Order No.437/TA-LA/1/2020/Communication, dated 9th October, 2020 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of Bihar, 2020 is enclosed for the information of the general public.

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