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  1. 871 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).
  2. 521 downloads

    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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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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