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  1. 423 downloads

    No. 52/2021/SDR/VOL.I Dated: 26th February, 2021 To, The Chief Electoral Officer of Assam, Kerala, Tamil Nadu, Puducherry, and West Bengal Subject: Commission's Notifications under Section 60(c) of the RP Act, 1951 - issue of postal ballot to electors above the age of 80 years, electors with physical disability-regarding. Sir, I am directed to forward herewith a copy of the Commission's Notifications bearing No.52/202I/SDR/Vol.I dated 26th February, 2021 issued under clause (c) of Section 60 of the Representation of the People Act, 1951. This may be published in the State Gazette immediately. Copy of the same may also be forwarded to the Commission, for its information and record. It would be recalled that the Guidelines in this regard have already been issued vide Commission's letter dated 02-02-2021.
  2. 355 downloads

    General Election to the Legislative Assembly of Bihar- the Election Commission's Direction regarding electronic transmission of postal ballot papers to service voters-regarding.
  3. 212 downloads

    General Election to the Legislative Assembly of Bihar - Instructions of delivery of Electronically Transmitted Postal Ballots(ETPB) through Speed Post - regarding.
  4. 272 downloads

    No. ECI/PN/77/2020 Date: 12th October, 2020 PRESS NOTE Towards ACCESSIBLE, INCLUSIVE AND SAFE elections during COVID-19 Election officials reach out to voters eligible for Postal Ballots in Bihar More than 52,000 eligible voters opt for postal ballots in 71 Phase-1 constituencies As the nomination process for 71 constituencies, spread over 16 districts of Bihar, where the date of polling is October 28, 2020 will end today, being last date of withdrawal, Booth Level Officers of these Constituencies reached out to more than four lakh electors belonging to senior citizen (above 80 years of age) and PwD categories. More than fifty two thousand such electors have exercised their option to vote through postal ballots. These electors will be provided postal ballots on pre-informed date(s) by the ROs with proper security and videography arrangements to ensure secrecy, safety, and transparency in the process. Remaining electors intend to visit the booth on the poll day for franchise. This is the first time that postal ballot facility is extended to both the categories in Bihar elections. Earlier, during Commission’s visit to Bihar from September 29 – October 01, 2020, attention was drawn to certain concerns regarding the implementation of this provision for the above categories of voters. To comprehensively address these concerns, on October 03, 2020, Commission had directed: “BLO will visit to the houses of the concerned electors, as provided by the RO, in the Polling Station area and deliver Form- 12-D to the concerned electors. If an elector is not available, he/she will share his/her contact details and revisit to collect it within five days of the notification. The elector may or may not opt for postal ballot in the acknowledgement attached with the Form 12-D. If he/she opts for postal ballot, then the BLO will collect the filled-in Form 12-D from the house of the elector within five days of the notification and deposit it with the RO forthwith. BLO shall deposit all the acknowledgement forms with the RO along with all Form 12-D. Sector Officer shall supervise it under the overall supervision of RO.” In subsequent two phases of elections in Bihar and in bye-elections in all other States, this exercise will continue so that electoral process becomes more accessible, inclusive and SAFE for these categories during the period of COVID-19. BLOs will visit approximately 12 lakh such electors’ homes in Bihar in the next two phases for this purpose.
  5. 657 downloads

    No. 52/2020/SDR/VOL.I Dated: 28th September, 2020 To, The Chief Electoral Officer of Assam, Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Nagaland, Tamil Nadu, Uttar Pradesh, West Bengal, Odisha, Manipur, and Telangana Subject: The Election Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding. Sir, In continuation of the Election Commission’s letter of even no. dated 17th September, 2020 on the subject cited, I am directed to state that under para 2.3 of the guidelines annexed thereto, it is mentioned that for availing the facility of postal ballot by absentee voters under category of “COVID-19” suspect or affected person, a certificate in this respect issued by the Competent Health Authority, as may be notified by the State Govt/UT Administration, has to be submitted with Form 12D, addressed to the Assistant Returning Officer of the concerned Parliamentary/ Assembly Constituency. 2. Accordingly, a performa of certificate to be issued by Competent Health Authority to COVID-19 suspect/ affected person has been devised and is enclosed herewith. This may be circulated to all the concerned election officials, immediately. 3. An absentee voter in COVID-19 suspect/affected category, desirous to avail facility of postal ballot paper, shall apply in Form 12D and submit the same together with the certificate in this enclosed performa, duly issued by the Competent Health Authority. 4. As the application for postal ballot facility should reach to the RO within 5 days following the date of notification of the election concerned, the Competent Health Authority shall be notified by the State Govt/UT Administration, immediately. 5. The Commission’s above instruction shall be brought to notice of all concerned, for their compliance.
  6. 509 downloads

    No. 52/2020/SDR/VOL.I Dated: 17th September, 2020 To, The Chief Electoral Officer of Bihar Assam Chhattisgarh Gujarat Haryana Jharkhand Karnataka Kerala Madhya Pradesh Nagaland Tamil Nadu Uttar Pradesh West Bengal Odisha Manipur, and Telangana Subject: Commission’s Notifications under Section 60(c) of the RP Act, 1951 – issue of postal ballot to electors above the age of 80 years, electors with physical disability and electors in quarantine due to COVID-19 -regarding. Sir, I am directed to forward herewith the Commission’s two Notifications bearing No. 52/2020/SDR/Vol.I dated 17thSeptember, 2020on the subject cited. These may be published in the State Gazette immediately and copies of the same may also be forwarded to the Commission. A copy of the procedure to be adopted for voting through postal ballot by Absentee voters in the category of senior citizens (AVSC), PwDs (AVPD) and COVID-19(ADCO) is also enclosed herewith. Kindly acknowledge. Yours faithfully, (N.T.Bhutia) Secretary

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