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  1. 264 downloads

    No.3/4/ID/2021/SDR/VOL.II Dated: 26th March, 2021 ORDER 1. Whereas, Section 61 of the Representation of the People Act, 1951 provides that with a view to preventing impersonation of electors, so as to make the right of genuine electors to vote under section 62 of that Act more effective, provisions may be made by rules under that Act for use of Electors Photo Identity Card for electors as the means of establishing their identity at the time of polling; and 2. Whereas, Rule 28 of the Registration of Electors Rules, 1960, empowers the Election Commission to direct, with a view to preventing impersonation of electors and facilitating their identification at the time of poll, the issue of Electors Photo Identity Card to electors bearing their photographs at State cost; and 3. Whereas, Rules 49H (3) and 49K (2) (b) of the Conduct of Elections Rules, 1961, stipulate that where the electors of a constituency have been supplied with Electors Photo Identity Card under the said provisions of Rule 28 of the Registration of Electors Rules, 1960, the electors shall produce their Electors Photo Identity Card at the polling station and failure or refusal on their part to produce those Electors Photo Identity Card may result in the denial of permission to vote; and 4. Whereas, a combined and harmonious reading of the aforesaid provisions of the said Act and the Rules, makes it clear that although the right to vote arises by the existence of the name in the electoral roll, it is also dependent upon the use of the Electors Photo Identity Card, where provided by the Election Commission at State cost, as the means of establishing their identity at the time of polling and that both are to be used together; and 5. Whereas, the Election Commission made an Order on the 28th August, 1993, directing the issue of Electors Photo Identity Card (EPIC) to all electors, according to a time bound programme; and 6. Whereas, Electors Photo Identity Card have been issued to approximate 100% electors in the State of Kerala,Tamil Nadu, Andhra Pradesh, Karnataka, Gujarat, Jharkhand, Madhya Pradesh, Maharashtra, Mizoram, Nagaland, Odisha, Rajasthan, Telangana & Uttarakhand and 7. Now, therefore, after taking into account all relevant factors and the legal and factual position, the Election Commission hereby directs that for the current bye-elections from 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu 23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan & 59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh, 252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST) Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha, 179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhand notified on 12-03-2021& 23-03-2021, all electors who have been issued EPIC shall produce the EPIC for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity: - (i) Aadhaar 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. 8. In the case of EPIC, clerical errors, spelling mistakes, etc. should be ignored provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer of another Assembly Constituency, such EPIC shall also be accepted for identification provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the alternative photo documents mentioned in Para 7 above. 9. Notwithstanding anything in Para 7 above, overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station.
  2. 9,071 downloads

    No. ECI/PN/22/2019 Dated: 28th February, 2019 PRESS NOTE Subject: Photo voter slips not to be valid as stand-alone identification document for voting. Electors Photo Identity Card (EPIC) or one of the eleven specified photo identity documents, essential for casting vote. The Election Commission of India has directed that all electors in all constituencies who have been issued Electors Photo Identity Card (EPIC) have to produce the Electors Photo Identity Card for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity. The list of eleven documents is: Passport, Driving License, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, Passbooks with photograph issued by Bank/Post Office, PAN Card, Smart Card issued by RGI under NPR, MNREGA Job Card, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Pension document with photograph, Official identity cards issued to MPs/MLAs/MLCs, and Aadhaar Card. Overseas electors shall have to produce their original passport only for identification. To assist the Voters, the Commission has further directed its officers that in the case of EPIC, minor discrepancies in the entries should be ignored, provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer (ERO) of another Assembly Constituency, such card shall also be accepted for identification, provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the above mentioned alternative photo documents. Previously, the Commission had allowed Photo Voter Slip (PVS) as a document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse since PVSs are printed after the finalization of the roll and distributed just close to the poll day through Booth Level Officers (BLO). The design of PVS does not incorporate any security feature. In fact, Photo Voter Slip was started as an alternative document, since the coverage of EPIC was not complete in earlier years. Currently, more than 99% electors possess EPIC, and more than 99% adults have been issued Aadhar Cards. Considering all the above listed facts, the Commission has now decided that PVS shall henceforth not be accepted as a stand-alone identification document for voting. However, PVS will continue to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that PVS shall not be accepted as a stand-alone identification document for voting, the words `THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING” shall be printed on the Photo Voter Slip in bold letters. All Returning Officers and Presiding Officers are being informed of these instructions. A copy of the instructions translated in the vernacular language will be supplied to each Presiding Officer. The Commission has directed to publicize the order immediately through Gazette notifications and through print/electronic media at regular intervals till poll day for public awareness.

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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