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  1. 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 ar
  2. MODEL CODE OF CONDUCT FOR THE GUIDANCE OF POLITICAL PARTIES AND CANDIDATES Q1. What is the Model Code of Conduct? Ans. The Model Code of Conduct for guidance of political parties and candidates is a set of norms which has been evolved with the consensus of political parties who have consented to abide by the principles embodied in the said code and also binds them to respect and observe it in its letter and spirit. Q2. What is the role of Election Commission in the matter? Ans. The Election Commission ensures its observance by political party(ies) in power, including rulin
  3. ECI

    Resident Electors

    What are the main categories of electors in India? Ans.- There are 3 categories of electors in India: – (i) General electors, (ii) Oversees (NRI) electors - ( Kindly refer to ‘Frequently Asked Questions – Overseas Electors’), (iii) Service Electors - (Kindly refer to ‘Frequently Asked Questions – Service Electors’). Q2. Who is eligible to be registered as a general elector? Ans. Every Indian citizen who has attained the age of 18 years on the qualifying date i.e. first day of January of the year of revision of electoral roll, unless otherwise
  4. ECI

    Electronic Voting Machine

    Q1. What is an Electronic Voting machine? In what way its functioning is different from the conventional system of voting? Ans. Electronic Voting Machine (EVM) is an electronic device for recording votes. An Electronic Voting Machine consists of two Units – a Control Unit and a Balloting Unit – joined by a five-meter cable. The Control Unit is placed with the Presiding Officer or a Polling Officer and the Balloting Unit is placed inside the voting compartment. Instead of issuing a ballot paper, the Polling Officer in-charge of the Control Unit will release a ballot by pressing the Ballot
  5. 445 downloads

    FAQs on Criminal Antecedents, if any, of a candidate and its publicity in pursuance of Hon’ble Supreme Court Judgement dated 25/09/2018 in (C) No. 536 of 2011 regarding.
  6. 1,207 downloads

    Frequently asked Questions -Delimitation
  7. Q 1. Who is responsible for the counting of votes and declaration of result of an election? Ans. The Returning Officer According to Sec. 64 of the R. P. Act, 1951, votes are counted by or under the supervision / direction of the Returning Officer of the Constituency. When the counting is completed, the Returning officer declares the result as per provisions of Sec. 66 of R. P. Act, 1951. Q 2. After the declaration of results in all constituencies, which authority will constitute the new Lok Sabha – President or the Election Commission? Ans. Election Commission of India (ECI)
  8. Q.1. Is it necessary for an association to get registered by the Election Commission? Ans. No It is not necessary for every association to get registered by the Election Commission. Only an association or body of individual citizens of India calling itself a political party and intending to avail itself of the provisions of Part-IV-A of the Representation of the People Act, 1951, (relating to registration of political parties) is required to get itself registered with the Election Commission of India. Q.2. What are the benefits of registration with the Election Commission of India?
  9. ECI

    Overseas Electors

    Q1. Who is an overseas (NRI) elector? Can an NRI settled in foreign land become an elector of electoral roll in India? Ans.- An overseas elector is a person who is a citizen of India and who has not acquired citizenship of any other country and is otherwise eligible to be registered as a voter and who is absenting from his place of ordinary residence in India owing to his employment, education or otherwise is eligible to be registered as a voter in the constituency in which his place of residence in India as mentioned in his passport is located. According to the provisions of Section 20A
  10. Q 1. Can a non-citizen be a candidate? Ans. No A non citizen cannot be a contesting candidate in the elections. Article 84 (a) of the Constitution of India envisages that a person shall not be qualified to be chosen to fill up a seat in the Parliament unless he is a citizen of India. Similar provision exists for State Legislative Assemblies in Article 173 (a) of the Constitution. Q 2 What is the minimum age for becoming a candidate for Lok Sabha or Assembly election? Ans. Twenty Five Years Article 84 (b) of Constitution of India provides that the minimum age for becoming a c
  11. Q 1. There are 543 Parliamentary constituencies in India each electing one member. Who demarcates the boundaries of these constituencies? Ans. Delimitation Commission Under Article 82 of the Constitution, the Parliament by law enacts a Delimitation Act after every census. After coming into force commencement of the Act, the Central Government constitutes a Delimitation Commission. This Delimitation Commission demarcates the boundaries of the Parliamentary Constituencies as per provisions of the Delimitation Act. The present delimitation of constituencies has been done on the basis of 20
  12. ECI

    Parliament

    Q 1. What is the composition of Parliament of India? Ans. According to Article 79 of the Constitution of India, the Parliament consists of President of India and the two Houses of Parliament known as Council of States (Rajya Sabha) and House of the People (Lok Sabha). Q 2. Who elects the President of India? Ans. The President is elected by the members of an electoral college consisting of the elected members of both the Houses of Parliament and the elected members of the Legislative Assemblies of States and the Union Territories of Delhi and Pondicherry. Q 3. What is the ma
  13. ECI

    Election Machinery

    Q 1. Which authority conducts elections to the offices of the President and Vice-President of India ? Ans. Election Commission of India (ECI) Under Article 324(1) of the Constitution of India, the Election Commission of India, interalia, is vested with the power of superintendence, direction and control of conducting the elections to the offices of the President and Vice-President of India. Detailed provisions are made under the Presidential and Vice Presidential Elections Act, 1952 and the rules made thereunder. Q 2. Which authority conducts elections to Parliament? Ans. E
  14. ECI

    FAQs for ROs/DEOs

    Ques. 1. Can a proposer of any candidate be also a candidate for the same constituency? Ans. Yes, as per law there is no bar. Ques. 2. If information given by a candidate in affidavit is wrong, can RO reject the nomination of the candidate? Especially, if other candidates raise objection and give proof that information in affidavit is wrong. Ans. No, the nomination of a candidate cannot be rejected for suppressing or giving false information in the affidavit. The copies of the nomination papers filed by each candidate along with copy of the affidavit accompanying the nomi
  15. Under the Constitution of India, there shall always be a President of India (See Article 52 of the Constitution). He holds the highest elective office in the country and is elected in accordance with the provisions of the Constitution and the Presidential and vice-Presidential Elections Act, 1952. The said Act is supplemented by the provisions of the Presidential and Vice-Presidential Elections Rules, 1974, and the said Act under Rules form a complete Code regulating all aspects of conduct of elections to the Office of the President. The President holds office for a period of five years from t
  16. ECI

    Service Electors

    Q.1 Who is a service voter ? Ans. Service voter is a voter having service qualification. According to the provisions of sub – section (8) of Section 20 of Representation of People Act, 1950, service qualification means – (a) Being a member of the armed Forces of the Union ; or (b) Being a member of a force to which provisions of the Army Act, 1950 (46 of 1950), have been made applicable whether with or without modification ; (c) Being a member of an Armed Police Force of a State, and serving outside that state; or (d) Being a person who is employed under the Government

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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