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  1. 1,847 downloads

    GENERAL ELECTION TO LOK SABHA, 2019 and LEGISLATIVE ASSEMBLY OF ANDHRA PRADESH, ARUNACHAL PRADESH, ODISHA and SIKKIM, 2019- TIMING OF COUNTING OF VOTES
  2. SDR Division

    Counting of votes-regarding

    3,035 downloads

    I am directed to refer to the Commission’s letters No. 470/2003/JS.II dated 25th November, 2003 and 470/2009/EPS dated 21st January, 2009 regarding Counting of Votes. It was, inter-alia, directed that the penultimate round of EVM counting is not be taken up until the counting of all Postal Ballot Papers is completed. There is also an instruction that if victory margin is less than the number of postal ballot papers, re-verification of all postal ballot papers should be carried out by the Returning Officer. 2. With the introduction of ETPBS and casting of postal ballot by election duty staff at the facilitation centre, the number of postal ballot papers for counting has gone up considerably. Further, with the requirement of mandatory QR code reading for the ETPBS, the postal ballot counting will now require more time. Moreover, there is a mandatory VVPAT slips count of five Polling Stations per Assembly Segment in addition to the cases of VVPAT count that may be required on account of other reasons, such as CU not being cleared after mock poll, the CU not displaying the results at the time of counting, etc. 3. In view of the above, the Commission has reviewed the above referred instructions and the modified instructions are as follows: - (i) The instruction that the penultimate round of EVM counting should be taken up only after completion of Postal Ballot counting is withdrawn. Accordingly, the EVM counting can go on irrespective of the stage of Postal Ballot counting. Once the EVM counting is completed, the VVPAT slips counting can start as per the prescribed procedure for counting VVPAT slips. (ii) The Commission’s instruction for mandatory re-counting of all postal ballot papers on the ground that the margin of victory is less than the number of postal ballot has been revised to the effect that where the margin of victory is less than the number of Postal Ballot papers rejected as invalid at the time of counting, all the rejected Postal Ballot papers shall be mandatorily re-verified by the Returning Officer before declaration of result. Whenever, such re-verification is done, the entire proceedings should be video-graphed as per the instructions in paragraph 7 of the Commission’s letter No. 470/2009/EPS dated 21-01-2009, referred to above
  3. 1,488 downloads

    (i) Filing up Part II of Form 17C and furnishing copies to counting agents. There are already Commission’s instructions, that Part-II of Form-17C should be separately typed out giving the names of candidates in column-2, and the result on individual tables for each round are to be entered against the names of candidates in this list. This is to be prepared in duplicate using carbon paper. The carbon copy will be used for taking multiple photocopies for supplying copy each to the counting agents at the respective table. Returning Officers should take care that the names of candidates entered in this list is exactly as per the order in the ballot paper used on the BU. For duplicate copy, carbon copy may be used so that there is no discrepancy between the two copies. Original copy will go to RO’s table for round-wise tabulation. (ii) Randomization of counting staff. In the case of counting for Parliamentary Constituency, where the counting locations for any assembly segment is far away from the headquarters of the Returning Officer, the second randomization of counting staff may be permitted to be done up to 48 hours before commencement of counting. Wherever it is proposed to be done so, i.e. earlier than 24 hours prior to commencement of counting, approval has to be obtained by the respective Returning Officer from the Chief Electoral Officer. (iii) Counting of VVPAT slips when more than one VVPAT is used in a Polling Station. In such cases if VVPAT slips are to be counted, counting should be done separately for each VVPAT used in a polling station. (iv) No. of counting tables for counting Postal Ballots As per the Commission’s instructions, there shall be a maximum of 4 tables, and in each round, a maximum of 500 postal ballot papers should be distributed to each table. In the constituencies where the number of postal ballot papers is high, RO is permitted to have more counting tables for postal ballot papers subject to the condition that there has to be an ARO for each such table. Accordingly, proposals for appointment of additional AROs for this purpose should be submitted for approval of the Commission well in advance.
  4. 328 downloads

    Action to be taken during counting of votes in case Presiding Officer does not press CLOSE button of CU at the end of poll.
  5. 119 downloads

    Counting of Votes - regarding. (Bilingual)

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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