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  1. 12 downloads

    LISTS OF DEPLOYED GENERAL AND POLICE OBSERVER(S) IN NCT OF DELHI
  2. 0 downloads

    Allotment of Reserved Symbols under Para 10 to recognized Parties for GE to LA of NCT of Delhi All India Forward Bloc Indian National Lok Dal Janata Dal(United) Rashtiya Janata Dal Shiromani Akali Dal Samajwadi Party and Jammu & Kashmir National Panthers Party Shiv Sena
  3. 190 downloads

    Statistical Report of Andhra Pradesh Legislative Assembly Election, 2019
  4. 115 downloads

    No. 576/3/EVM/2020/SDR-Vol.I Dated: 14th January,2020 To, The Chief Electoral Officer NCT of Delhi Subject: -General Election to the Legislative Assembly of NCT of Delhi- Use of Electronic Voting Machines and VVPAT. Sir, I am directed to enclose herewith the Commission’s Direction dated 14thJanuary, 2020, regarding use of Electronic Voting Machines and VVPAT at the current General Election to the Legislative Assembly of NCT of Delhi. The Direction may be published in the Official Gazette of NCT of Delhi immediately. 2. I am further directed to invite your attention to the Rules 49A, 49B, 49P and 49T(2) of the Conduct of Elections Rules, 1961, relating to the designs of voting machines, form and language(s) of the ballot paper on the balloting unit, design and language of tendered ballot paper and the manner of sealing of voting machines after the poll. The related instruction in this regard contained in the Chapter on‘Postal Ballot Papers and Ballot Papers for Voting Machines’, in Returning Officers’ Handbook, 2019edition may kindly be followed. Attention is also invited to the instructions regarding use of VVPAT system and sealing of the paper slip after counting is completed. 3 The above mentioned instructions may be brought to the notice of the Returning Officers of the Constituencies concerned for their information and compliance. 4. The aforesaid decision of the Commission may also be given wide publicity. 5. As regards counting of votes, your attention is invited to the provisions of Rules 50 to 54A, 60 to 66A and 55C to 57C of the Conduct of Elections Rules, 1961, and also the Commission’s detailed directions and instructions relating to counting of votes as contained in the Returning Officers’ Handbook, 2019 and the other supplementary instructions issued on the subject, from time to time. The Returning Officers should be instructed to follow the said directions and instructions scrupulously. 6. Kindly acknowledge receipt and confirm action taken. Yours faithfully, (Abhishek Tiwari) Under Secretary --------------------------- To be published in the Official Gazette of State Government of NCT of Delhi ELECTION COMMISSION OF INDIA Nirvachan Sadan, Ashoka Road, New Delhi – 110001 Dated: 14thJanuary, 2020 DIRECTION No.576/3/EVM/2020/SDR-Vol.I:- Whereas, Section 61A of the Representation of the People Act, 1951, provides that the giving and recording of votes by Voting Machines in such manner as may be prescribed, may be adopted in such constituency or constituencies as the Election Commission of India may, having regard to the circumstances of each case, specify; and 2. Whereas, as per the proviso to Rule 49A of the Conduct of Elections Rules, 1961, a Printer with a drop box of such design, as may be approved by the Election Commission of India, may also be attached to voting machine for printing a paper trail of the vote, in such constituency or constituencies or parts thereof as the Election Commission of India may direct; and 3. Whereas, the Commission has considered the circumstances in all the Constituencies for theGeneral Election to the Legislative Assembly of NCT of Delhi announced by the Commission’s Press Note No. ECI/PN/4/2020 dated 6th January, 2020 ,and is satisfied that sufficient number of Electronic Voting Machines and Printers for printing Paper Trail [Voter Verifiable Paper Audit Trail(VVPAT)] are available for taking the poll in all the Assembly Constituencies of NCT of Delhi, the polling personnel are well trained in efficient handling of the Electronic Voting Machines and Printers for Paper Trail (hereafter referred to as ‘VVPAT Printers’) and the electors are also fully conversant with the operation of the Electronic Voting Machines and the VVPAT Printers; 4. Now, therefore, the Election Commission of India, in exercise of its powers under the said Section 61A of the Representation of the People Act, 1951, and Rule 49A of the Conduct of Elections Rules, 1961, hereby specifies all the Assembly Constituencies of NCT of Delhi for the general election to the Legislative Assembly notified on 14-01-2020as theconstituencies in which the votes,shall be given and recorded by means of Electronic Voting Machines and VVPAT printers in the manner prescribed, under the Conduct of Elections Rules, 1961, and the supplementary instructions issued by the Commission from time to time on the subject. 5. The Commission also hereby approves the design of the Electronic Voting Machine and the Printer with the drop box (the VVPAT Printers) as developed by the Bharat Electronics Ltd., Bangalore and Electronics Corporation of India Ltd., Hyderabad, which shall be attached to the said machines, to be used for the giving and recording of votes in all the Constituencies. By Order, (N.T.BHUTIA) Secretary
  5. 266 downloads

    No. ECI/PN/07/2020/Communication Dated: 15th January, 2020 PRESS NOTE Sub: General Election to Legislative Assembly of NCT of Delhi 2020- Allotment of Broadcast/Telecast time to National/State Political Parties -regarding. A copy of the Commission’s Order No.437/TA-LA/1/2020/Communication, dated 15th January, 2020 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of NCT of Delhi, 2020 is enclosed for the information of the general public.
  6. 91 downloads

    ECI/PN/06/2020 Dated: 14th January, 2020 PRESS NOTE ECI organizes briefing meeting of General, Police and Expenditure Observers for the Assembly Elections in the NCT of Delhi The Election Commission of India today organized a Briefing Meeting for Observers to be deployed for the forthcoming NCT of Delhi Legislative Assembly Elections, for which schedule was announced on 6th January, 2020. Poll date for the single phased election for Delhi's 70 constituencies is February 8, 2020 and Counting will be held on February 11, 2020. More than 150 officers drawn from IAS, IPS as also from Indian Revenue Service and other Central Services were called for the General, Police and Expenditure Observers briefing today. Adequate number of officers would be deployed on actual duty. Addressing the Observers, Chief Election Commissioner Sh. Sunil Arora advised them to maintain close coordination with officers teams deputed in the field and to remain accessible at all times. Shri Arora particularly asked them to follow ECI's guidelines with full sincerity and devotion and adhere to code of ethics with no laxity at all in performing assigned tasks. He asked the Observers to ensure due Assured Minimum Facilities at all the Polling booths. Despite the fact that infrastructure in national capital is better than many places in the hinterland, he asked the Observers to visit the Polling Booths to check due facilitation to senior citizens, Persons with Disabilities and women voters to ensure Commission's commitment to principle of Inclusive Elections. He reiterated that ECI shall not tolerate any wilful lapses. Election Commissioner Shri Ashok Lavasa emphasized the significance of role of Observers. Wherever critical interventions are required to ensure that no lapses, even of the smallest nature, cause disruption in the Electoral Process, Sh Lavasa said the officers should attend to it promptly. Familiarisation with laid down instructions and attention to specific details of additional facilities being initiated in Delhi Elections, such as Absentee Voter Facilitation to essential services categories, 80+ aged voters as also marked PwDs; QR code reader on Photo Voter Slips, would aid efficacy of Observers assigned the duty. He advised officers to be proactive to redress complaints and ensure impartiality while discharging their duties. Speaking to the group, Election Commissioner Sh Sushil Chandra drew the attention of the Officers that as Observers they have a statutory duty to perform on behalf of Election Commission of India. He said the Officers so deputed, need to be neutral and impartial in discharge of their duties and be the actual face of ECI on the ground. He stated that the Observers should ensure strict compliance of ECI's rules and Standard Operating Procedures like amenities at the polling booths, vulnerability mapping or compliance of Non-Bailable Warrants, deposition of licensed arms and strict compliance of expenditure management norms. The half-day long briefing sessions held today had comprehensive briefing by the Secretary General ECI Shri Umesh Sinha on Election Planning, Security Management & SVEEP aspects; by the Senior Deputy Election Commissioner Shri Sandeep Saxena, who is also Delhi State in-charge at ECI, on Electoral Roll issues and IT applications; session on EVM VVPAT Management System by Deputy Election Commissioner Shri Sudeep Jain and on legal issues by Deputy Election Commissioner Shri Chandra Bhushan Kumar. Director Expenditure Sh Vikram Batra gave an overview of Expenditure Management issues and DG Communications Shri Dhirendra Ojha briefed the Officers on aspects of Paid News, Media Certification and Monitoring Committees as also Social Media. It was particularly pointed out to the Observers that while in recent Jharkhand elections, Postal Ballot Facilitation for the Octogenarians and PwD voters was introduced on pilot basis, the optional facility of being able to cast vote from home would be extended across all 70 ACs of Delhi to voters above age of 80 years; marked PwDs as also to persons employed in essential services like Delhi Metro on-duty staff on polling day, Northern Railways Transportation s (Passenger and Freight ) services as also media persons for whom authority letters have been issued for covering poll-day activities in NCT of Delhi. IT applications like the Enabling Communication in Real-time Environment (ENCORE), an integrated portal to be used by Election Officers for overall management of aspects such as Candidate nominations, uploading of affidavits, Assigning symbol, Scrutiny of candidates nominations, Scrutiny of Candidate Permissions, Counting of Votes and Results dissemination etc. will be utilised for efficient and faster functioning. Other Apps to facilitate QR Code reading of Photo Voter Slips etc. would also be put in use in at least 11 ACs to ensure free, fair, peaceful, inclusive, accessible, ethical and participative election.
  7. 175 downloads

    List of Expenditure Observers deployed in Delhi Assembly Election, 2020
  8. 200 downloads

    No. ECI/PN/05/2020 Date: 9th January, 2020 PRESS NOTE Sub: General election to the Legislative Assembly of NCT of Delhi, 2020 - Media Coverage during the period referred to in Section 126 of the RP Act, 1951. The Schedule for holding General Election to the Legislative Assembly of NCT of Delhi, 2020 has been announced on 6th January, 2020. Poll is scheduled to be held in single phase on 08.02.2020. Section 126 of the Representation of the People Act, 1951 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours before the hour fixed for conclusion of poll in a constituency. The relevant portions of the said Section 126 are re-produced below: (126. Prohibition of public meeting during period of forty-eight hours ending with hour fixed for conclusion of poll- (1) No person shall- (a)..................... (b) Display to the public any election matter by means of cinematograph, television or other similar apparatus; (c)........................ In any polling area during the period of forty-eight hours ending with the hour fixed for the conclusion of the poll for any election in the polling area. (2) Any person who contravenes the provisions of sub-section (1) shall be punishable with imprisonment for a term which may extend to two years, or with fine, or with both. (3) In this Section, the expression “election mater” means any.matter intended or calculated to influence or affect the result of an election 2. During elections, there are sometimes allegations of violation of the provisions of the above Section 126 of the Representation of the People Act, 1951 by TV channels in the telecast of their panel discussions/debates and other news and current affairs programmes. The Commission has clarified in the past that the said Section 126 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours ending with the hour fixed for conclusion of poll in a constituency. "Election matter" has been defined in that Section as any matter intended or calculated to influence or affect the result of an election. Violation of the aforesaid provisions of Section 126 is punishable with imprisonment up to a period of two years, or with fine or both. 3. The Commission once again reiterates that the TV/Radio channels and cable networks/internet website/social media platforms should ensure that the contents of the programmes telecast/broadcast/ displayed by them during the period of 48 hours referred to in Section 126 do not contain any material, including views/appeals by panelists/participants that may be construed as promoting/ prejudicing the prospect of any particular party or candidate(s) or influencing/ affecting the result of the election. This shall, among other things include display of any opinion poll and of standard debates, analysis, visuals and sound-bytes. 4. In this connection, attention is also invited to Section 126A of the R.P. Act 1951, which prohibits conduct of Exit poll and dissemination of its results during the period mentioned therein, i.e. the hour fixed for commencement of poll and half an hour after the time fixed for close of poll. 5. During the period not covered by Section 126, concerned TV/Radio/Cable/FM channels/internet websites/Social Media platforms are free to approach the state/ district/ local authorities for necessary permission for conducting any broadcast/Telecast related events (other than exit polls) which must also conform to the provisions of the model code of conduct, the programme code laid down by the Ministry of Information and Broadcasting under the Cable Network (Regulation) Act with regard to decency, maintenance of communal harmony, etc. All Internet websites and Social Media platforms must also comply with the provisions of The Information Technology Act, 2000 and ECI guidelines No-491/SM/2013/Communication, dt 25thOctober, 2013, for all political content on their platform. As regards political advertisement, the same needs pre-certification by the Committees set up at State/District level as per the Commission's order No. 509/75/2004/JS-I, dt 15th April,2004. 6. Attention of all print media is also drawn to the following guidelines issued by Press Council of India to follow for observance during the election: i. It will be the duty of the Press to give objective reports about elections and the candidates. The newspapers are not expected to indulge in unhealthy election campaigns, exaggerated reports about any candidate/party or incident during the elections. In practice, two or three closely contesting candidates attract all the media attention. While reporting on the actual campaign, a newspaper may not leave out any important point raised by a candidate and make an attack on his or her opponent. ii. Election campaign along communal or caste lines is banned under the election rules. Hence, the Press should eschew reports, which tend to promote feelings of enmity or hatred between people on the ground of religion, race, caste, community or language. iii. The Press should refrain from publishing false or critical statements in regard to the personal character and conduct of any candidate or in relation to the candidature or withdrawal of any candidate or his candidature, to prejudice the prospects of that candidate in the elections. The Press shall not publish unverified allegations against any candidate/party. iv. The Press shall not accept any kind of inducement, financial or otherwise, to project a candidate/party. It shall not accept hospitality or other facilities offered to them by or on behalf of any candidate/party. v. The Press is not expected to indulge in canvassing of a particular candidate/party. If it does, it shall allow the right of reply to the other candidate/party. vi. The Press shall not accept/publish any advertisement at the cost of public exchequer regarding achievements of a party/ government in power. vii. The Press shall observe all the directions/ orders/instructions of the Election Commission/Returning Officers or Chief Electoral Officer issued from time to time. 7. Attention of the electronic media is invited to the "Guidelines for Election Broadcasts" issued by NBSA dt 3rd March, 2014. i. News broadcasters should endeavour to inform the public in an objective manner, about relevant electoral matters, political parties, candidates, campaign issues and voting processes as per rules and regulations laid down under The Representation of the People Act 1951 and by the Election Commission of India. ii. News channels shall disclose any political affiliations, either towards a party or candidate. Unless they publicly endorse or support a particular party or candidate, news broadcasters have a duty to be balanced and impartial, especially in their election reporting. iii. News broadcasters must endeavour to avoid all forms of rumor, baseless speculation and disinformation, particularly when these concern specific political parties or candidates. Any candidate/political party, which has been defamed or is a victim of misrepresentation, misinformation or other similar injury by broadcast of information should be afforded prompt correction, and where appropriate granted an opportunity of reply. iv. News broadcasters must resist all political and financial pressures which may affect coverage of elections and election related matters. v. News broadcasters should maintain a clear distinction between editorial and expert opinion carried on their news channels. vi. News broadcasters that use video feed from political parties should disclose it and appropriately tagged. vii. Special care must be taken to ensure that every element of news/ programmes dealing with elections and election related matters is accurate on all facts relating to events, dates, places and quotes. If by mistake or inadvertence any inaccurate information is broadcast, the broadcaster must correct it as soon as it comes to the broadcaster's notice with the same prominence as was given to the original broadcast. viii. News broadcasters, their journalists and officials must not accept any money, or valuable gifts, or any favour that could influence or appear to influence, create a conflict of interest or damage the credibility of the broadcaster or their personnel. ix. News broadcasters must not broadcast any form of 'hate speech' or other obnoxious content that may lead to incitement of violence or promote public unrest or disorder as election campaigning based on communal or caste factors is prohibited under Election Rules. News broadcasters should strictly avoid reports which tend to promote feelings of enmity or hatred among people, on the ground of religion, race, caste, community, region or language. x. News broadcasters are required to scrupulously maintain a distinction between news and paid content. All paid content should be clearly marked as "Paid Advertisement" or "Paid Content”: and paid content must be carried in compliance with the "Norms & Guidelines on Paid News" dated 24.11.2011 issued by NBA. xi Special care must be taken to report opinion polls accurately and fairly, by disclosing to viewers as to who commissioned, conducted and paid for the conduct of the opinion polls and the broadcast. If a news broadcaster carries the results of an opinion poll or other election projection, it must also explain the context, and the scope and limits of such polls with their limitations. Broadcast of opinion polls should be accompanied by information to assist viewers to understand the poll's significance, such as the methodology used, the sample size, the margin of error, the fieldwork dates, and data used. Broadcasters should also disclose how vote shares are converted to seat shares. xii. The broadcasters shall not broadcast any "election matter" i.e. any matter intended or calculated to influence or affect the result of an election, during the 48 hours ending with the hours fixed for the conclusion of poll in violation of Section 126(1)(b) of the Representation of the People Act1951. xiii. The Election Commission of India (ECI) will monitor the broadcasts made by news broadcasters from the time elections are announced until the conclusion and announcement of election results. Any violation by member broadcasters reported to the News Broadcasting Standards Authority (NBSA) by the Election Commission will be dealt with by the NBSA under its regulations. xiv. Broadcasters should, to the extent possible, carry voter education programmes to effectively inform voters about the voting process, the importance of voting, including how, when and where to vote, to register to vote and the secrecy of the ballot. xv. News broadcasters must not air any final, formal and definite results until such results are formally announced by the Election Commission of India, unless such results are carried with clear disclaimer that they are unofficial or incomplete or partial results or projections which should not be taken as final results. 8. Internet and Mobile Association of India (IAMAI) has also developed a “Voluntary Code of Ethics” for all the participating social media platforms to ensure free, fair & ethical usage of their platforms to maintain integrity of electoral process during the General Elections to the Lok Sabha 2019. As agreed by IAMAI, vide letter dated 23.09.2019, the “Voluntary Code of Ethics” shall be observed during all elections. Accordingly, the Code is also applicable in Delhi Assembly Elections 2020. Attention of all concerned Social Media platforms is invited to the following text of “Voluntary Code of Ethics” dt 20th March, 2019: i. Participants will endeavour to, where appropriate and keeping in mind the principle of freedom of expression, deploy appropriate policies and processes to facilitate access to information regarding electoral matters on their products and/ or services. ii. Participants will endeavour to voluntarily undertake information, education and communication campaigns to build awareness including electoral laws and other related instructions. Participants will also endeavour to impart training to the nodal officer at ECI on their products/ services, including mechanism for sending requests as per procedure established by law. iii. Participants and the Election Commission of India (ECI) have developed a notification mechanism by which the ECI can notify the relevant platforms of potential violations of Section 126 of the Representation of the People Act, 1951 and other applicable electoral laws in accordance with procedures established by law. These valid legal orders will be acknowledged and/ or processed within 3 hours for violations reported under Section 126 as per the Sinha Committee recommendations. All other valid legal requests will be acted upon expeditiously by the Participants, based on the nature of reported violation. iv. Participants are creating/opening a high priority dedicated reporting mechanism for the ECI and appoint dedicated person(s) / teams during the period of General Elections to interface with and to exchange feedback as may assist with taking expeditious action upon receipt of such a lawful request, following due legal process, from the ECI. v. Participants will provide a mechanism for relevant political advertisers, in accordance with their obligations under law, to submit pre-certificates issued by ECI and/or Media Certification & Monitoring Committee (MCMC) of the ECI in relation to election advertisements that feature names of political parties, candidates for the Haryana & Maharashtra Assembly Elections and the Bye-Elections to various Parliamentary Constituencies and Assembly Constituencies being held simultaneously. Further, Participants shall expeditiously process/action paid political advertisements lawfully notified to Participants by the ECI that do not feature such certification. vi. Participants will commit to facilitating transparency in paid political advertisements, including utilising their pre-existing labels/ disclosure technology for such advertisements. vii. Participants will, pursuant to a valid request received from the ECI, via Internet and Mobile Association of India (IAMAI) provide an update on the measures taken by them to prevent abuse of their respective platforms. viii. IAMAI will coordinate with the Participants on the steps carried out under this Code and IAMAI as well as Participants will be in constant communication with the ECI during the election period. The above guidelines should be duly observed for compliance by all the concerned media.
  9. 576 downloads

    Important Instructions regarding General Election to the Legislative Assembly of NCT of Delhi: 1. Counting of Votes 2.Grant of Paid Holiday 3.Prohibition of Sale on Liquor 4. Carrying Mobile Phone by RO/ARO inside the Counting Hall.
  10. 1,116 downloads

    Immediate Action to be taken for enforcement of Model Code of Conduct after announcement of General Elections to the Legislative Assembly of NCT of Delhi, 2020
  11. 228 downloads

    General Election to the Legislative Assembly of NCR of Delhi, 2020 - Release of funds under MPs'/MLAs' Local Area Development scheme.
  12. 39 downloads

    General/bye election to the Lok Sabha/Legislative Assembly- Instruction on Counting of votes-reg.
  13. 801 downloads

    ECI/PN/120/2019 Dated: 22.12.2019 PRESS NOTE Subject: Arrangements for the dissemination of results for General Election to the Jharkhand Legislative Assembly - 23rd December 2019 The Election Commission of India has developed an integrated ICT counting application which will display the results on the website http://results.eci.gov.in and Voter Helpline (Android & iOS) Mobile App. The website will start displaying the results of the General Election to Jharkhand Legislative Assembly with effect from 8 AM onwards on 23rd December 2019. The data is entered by the Returning Officers directly in the centralised software ‘ENCORE’ developed by the Election Commission of India. This application allows the Returning Officers to enter table-wise data in the software, thereby considerably reducing the time and makes the results & trends data error-free. 2. The counting software developed by the ICT team of ECI allows generation of various types of statutory reports during counting process which are mandatory for Returning Officers such as Form-20 Preparation / Compilation of Final Result Sheet, 21-C for Formal Declaration of Result and Return of Election in Form 21-E. The Returning Officers can download these system-generated reports after the counting is over and complete the statutory requirements in a hassle-free environment. 3. The Election Commission of India also launched Election Trends TV, on which the graphically-rich micro-details of result trends are published in real-time. As and when the counting data of each round is entered after officially been declared by the Returning Officers, the data is displayed on the Election Trends TV, without any manual intervention using advanced secure technologies. These panels can be customized and configured, for display automatically in public places using large TV Panels by Returning Officers & Chief Electoral Officer.
  14. 421 downloads

    ECI/PN/119/2019 Dated: 20th December, 2019 PRESS NOTE Voting concludes in Jharkhand with Peaceful Voting in Phase-VAssembly Constituencies in General Election to the Legislative Assembly of Jharkhand, 2019 Absentee Voter Status Facility provided for the first time in the country to PwD and 80+ aged voters of seven ACs in Jharkhand The Fifth and final Phase of election took place in 16 Assembly Constituencies (ACs) spread across six districts (Sahebganj, Pakur, Dumka, Jamtara, Deoghar and Giridih) in Jharkhand today. The poll today went off peacefully, without any incident, with very enthusiastic participation of voters including PWDs, senior citizens, youth etc. • 3,690 out of 5,389 polling stations (more than 68.47%) were categorized as critical; adequate security arrangements were made. • 1 chopper was deployed to drop 62 polling personnel. • This phase covered 40,05,287 voters, including 3,076 service voters and 50,053 PwD voters. Total 237 Candidates including 29 female Candidates are in fray. • In this phase 7,505Volunteers facilitated bringing PwD voters from their houses to the polling stations. 2,766vehicles were deployed to facilitate their transport. 2,065wheelchairs were provided at the Polling Stations. In all phases, a total of 31,833 Volunteers facilitated to bring PwD voters from their houses to the polling stations; 11,338 vehicles were deployed to facilitate their transport and 14,036 wheelchairs were provided at the Polling Stations. • The Absentee Voter status was provided to PwD and 80+ Voters of four Assembly Constituencies of Phase-V (namely Rajmahal, Pakur, Godda and Jamtara) and they were given the facility to vote through Postal Ballot at their doorstep. In this phase, 802 PwD and 80+ voters exercised their franchise using this provision of Postal Ballot. This facility of Absentee Voter status was provided for the first time in the country to PwD and 80+ aged voters of total 7 Assembly Constituencies in Jharkhand (viz, 01-Rajmahal AC, 05-Pakur AC, 09-Jamtara AC, 15-Deoghar AC, 17-Godda AC, 36-Bokaro AC and 40-Dhanbad AC). A total of 2,018 PwD and 80+ voters exercised their franchise using this provision of Postal Ballot across the State. • Total value of seizures across the State till today is Rs 18.76Crore. • In 10 Assembly Constituencies of Phase-II, III & IV, the Booth App was used successfully. • 1. Approx. voter turnout figures (at 5.00 PM) : At the time of release of the Press Note, the voting in some of the Polling Stations was still going on. The final Voting Turnout will be known after the verification and scrutiny of Presiding Officers’ Diaries and other documents. As of reports received till 5.00 pm, the approximate voter turnout figure for all the 16 ACs of 5thphase today is 70.83%. The final voter turnout in LAE 2014 for these 16 ACs was 73.31%. The approximate voter Turnout for all 81 ACs across all phases of Jharkhand is 65.17%. The final voter turnout for LAE2014 was 66.53%. 2. EVMs& VVPATs : No complaint regarding EVM/VVPAT have been reported during the poll today. Across the 16 ACs today, as per figures received till now only 0.53% BUs,0.78% CUs and 2.23% VVPATs were replaced.
  15. 334 downloads

    ECI/PN/117/2019 Dated: 16th December, 2019 PRESS NOTE Peaceful Voting in Phase IV of the General Election to the Legislative Assembly of Jharkhand, 2019 The Fourth Phase of election took place in 15 Assembly Constituencies (ACs) covered in 4 districts (Deoghar, Giridih, Bokaro and Dhanbad) on 16.12.2019. The poll today went off peacefully, without any incident, with very enthusiastic participation of voters including PWDs, senior citizens, youth etc. • 4,203 out of 6,101 polling stations (more than 69 %) were categorized as critical; adequate security arrangements were made. • 74 polling stations required dispatching polling teams two days in advance. • 2 choppers were deployed to drop 158 polling personnel. • This phase covered 47,85,009 voters, including 7,430 service voters and 64,318 PwD voters. 221 Candidates including 22 female and 1 third gender Candidates are in fray. • 4,039 Volunteers facilitated bringing PwD voters from their houses to the polling stations. 3,432 vehicles were deployed to facilitate their transport. 2,504 wheelchairs were provided at the Polling Stations. • For the first time Absentee Voter status was provided to PwD and 80+ Voters of 3 Assembly Constituencies and they were given the facility to vote through Postal Ballot at their doorstep. A total of 1216 PwD and 80+ voters exercised their franchise using this provision of Postal Ballot. • The Commission put in place an elaborate mechanism to curb the misuse of money power. Total value of seizures across the State till today is Rs 16.97 Crore. • In four Assembly Constituencies of Phase-IV (viz., 15-Deoghar (SC), 31-Gandey, 36-Bokaro and 41-Jharia ACs), the Booth App to facilitate voters to know about the number of voters in the queue was used successfully. 1. Approx. voter turnout figures (at 5.00 PM) : At the time of release of the Press Note, the voting in some of the Polling Stations was still going on. The final Voting Turnout will be known after the verification and scrutiny of Presiding Officers’ Diaries and other documents. As of reports received till 5.00 pm, the approximate voter turnout figure for all the 15 ACs of 4th phase today is 62.46 %. The final voter turnout in LAE 2014 for these 15 ACs was 64.66%. 2. EVMs & VVPATs : No complaint regarding EVM/VVPAT have been reported during the poll today. Across the 15 ACs today, as per figures received till now only 0.30 % BUs, 0.28 % CUs and 0.87 % VVPATs were replaced, which is one of the lowest replacement.
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    No. ECI/PN/115/2019 Date: 7th December, 2019 PRESS NOTE Voting in Phase II of the General Election to the Legislative Assembly of Jharkhand, 2019 The Second Phase of Elections to Jharkhand Legislative Assembly took place in 20 Assembly Constituencies (ACs) today. Polling was accordingly held in seven districts namely East Singhbhum, Seraikella-Kharsawan, West Singhbhum, Ranchi, Khunti, Gumla and Simdega. The highlights are as follows: 18 of the 20 ACs are naxal affected. 4,478 out of 6,066 polling stations (more than 73%) were categorized as critical; adequate security arrangements were made. 1,455 polling stations required dispatching polling teams two days in advance. 4 choppers were deployed to drop 346 polling personnel. This phase covered 48,25,038 voters, including 10,492 service voters and 62,565 PwD voters. 260 Candidates including 29 female candidates are in fray. 5,847 Volunteers facilitated bringing PwD voters from their houses to the polling stations. 2,079 vehicles were deployed to facilitate their transport. 2,934 wheelchairs were provided at the Polling Stations. The Commission put in place an elaborate mechanism to curb the misuse of money power. Total value of seizures across the State till today is Rs 16.0Crore. In three Assembly Constituencies of Phase-II (viz., 48-Jamshedpur East AC 293 PS , 49-Jamshedpur West AC 330 PS and 52-Chaibasa (ST) AC 284 PS), the newly introduced Booth App was used successfully. (Clips attached) This app enables capturing and providing real time information on number of voters in queue at the polling station to the voters. Approx voter turnout figures: At the time of release of the Press Note, the voting in some of the Polling Stations was still going on. The final Voting Turnout will be known after the verification and scrutiny of Presiding Officers’ Diaries and other documents. As of reports received till 5.00 pm, the approximate voter turnout figure for all the 20 ACs of 2ndphase today is 62.40%. The final voter turnout in LAE 2014 for these 20 ACs was 68.01%. 2. EVMs& VVPATs : No complaint regarding EVM/VVPAT have been reported during the poll today. Across the 20 ACs today, as per figures received till now, only 0.20% BUs, 0.20% CUs and 0.69% VVPATs were replaced. 3. Incidents on the Poll Day:The CEO/General Observers have reported the following incidents At around 9.30 AM, a scuffle broke out between RPF deployed at PS-36, Sisai AC, Gumla District and few villagers. As per report , few villagers tried to overpower a jawan and snatch his weapon. In the ensuing incidence villagers started stone pelting on jawans who then opened fire. In the incidence one Jilani Ansari (resident of Baghni) died due to bullet injury, while two other villagers sustained injury. Police officials from district police as well as RPF too got injuries. Repoll is being ordered. One arson incident happened in 52-Chaibasa when a bus engaged for facilitating transport of voters to relocated booth of 84- Primary School Jojohatu-1 to Middle School Pandavir. No injury reported. Today evening Naxals opened fire on one polling team returning back in Adki Block in Tamar AC of Khunti District. Search and rescue operations are on.
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    Peaceful & Record Voting in Phase 1 of the General Election to the Legislative Assembly of Jharkhand, 2019 Special facilitation of transport, wheelchairs & volunteers provided to PwD and Senior Citizens
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    No. ECI/PN/106/2019/Communication Dated: 4th November, 2019 PRESS NOTE Sub: General Election to Legislative Assembly of Jharkhand 2019- Allotment of Broadcast/Telecast time to National/State Political Parties -regarding. A copy of the Commission’s Order No.437/TA-LA/1/2019/Communication, dated 4th November, 2019 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of Jharkhand, 2019 is enclosed for the information of the general public.
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    Schedule for General Election to the Legislative Assembly of Jharkhand, 2019.
  20. 170 downloads

    No. ECI/PN/105/2019 Date: 4th November, 2019 PRESS NOTE General election to the State Legislative Assembly of Jharkhand, 2019 - Media Coverage during the period referred to in Section 126 of the RP Act, 1951. The Schedule for holding General Election to the State Legislative Assembly of Jharkhand 2019 has been announced on 1st November, 2019. Poll is scheduled to be held in 05 (five) phases in the state on 30.11.2019, 07.12.2019, 12.12.2019, 16.12.2019 and 20.12.2019. Section 126 of the Representation of the People Act, 1951 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours before the hour fixed for conclusion of poll in a constituency. The relevant portions of the said Section 126 are re-produced below: (126. Prohibition of public meeting during period of forty-eight hours ending with hour fixed for conclusion of poll- (1) No person shall- (a)..................... (b) Display to the public any election matter by means of cinematograph, television or other similar apparatus; (c)........................ In any polling area during the period of forty-eight hours ending with the hour fixed for the conclusion of the poll for any election in the polling area. (2) Any person who contravenes the provisions of sub-section (1) shall be punishable with imprisonment for a term which may extend to two years, or with fine, or with both. (3) In this Section, the expression “election mater” means any.matter intended or calculated to influence or affect the result of an election 2. During elections, there are sometimes allegations of violation of the provisions of the above Section 126 of the Representation of the People Act, 1951 by TV channels in the telecast of their panel discussions/debates and other news and current affairs programmes. The Commission has clarified in the past that the said Section 126 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours ending with the hour fixed for conclusion of poll in a constituency. "Election matter" has been defined in that Section as any matter intended or calculated to influence or affect the result of an election. Violation of the aforesaid provisions of Section 126 is punishable with imprisonment up to a period of two years, or with fine or both. 3. The Commission once again reiterates that the TV/Radio channels and cable networks/internet website/social media platforms should ensure that the contents of the programmes telecast/broadcast/ displayed by them during the period of 48 hours referred to in Section 126 do not contain any material, including views/appeals by panelists/participants that may be construed as promoting/ prejudicing the prospect of any particular party or candidate(s) or influencing/ affecting the result of the election. This shall, among other things include display of any opinion poll and of standard debates, analysis, visuals and sound-bytes. 4. In this connection, attention is also invited to Section 126A of the R.P. Act 1951, which prohibits conduct of Exit poll and dissemination of its results during the period mentioned therein, i.e. the hour fixed for commencement of poll in first phase and half an hour after close of poll in last phase in the State. 5. During the period not covered by Section 126, concerned TV/Radio/Cable/FM channels/internet websites/Social Media platforms are free to approach the state/ district/ local authorities for necessary permission for conducting any broadcast/Telecast related events (other than exit polls) which must also conform to the provisions of the model code of conduct, the programme code laid down by the Ministry of Information and Broadcasting under the Cable Network (Regulation) Act with regard to decency, maintenance of communal harmony, etc. All Internet websites and Social Media platforms must also comply with the provisions of The Information Technology Act, 2000 and ECI guidelines No-491/SM/2013/Communication, dt 25thOctober, 2013, for all political content on their platform. As regards political advertisement, the same needs pre-certification by the Committees set up at State/District level as per the Commission's order No. 509/75/2004/JS-I, dt 15th April,2004. 6. Attention of all print media is also drawn to the following guidelines issued by Press Council of India to follow for observance during the election: i. It will be the duty of the Press to give objective reports about elections and the candidates. The newspapers are not expected to indulge in unhealthy election campaigns, exaggerated reports about any candidate/party or incident during the elections. In practice, two or three closely contesting candidates attract all the media attention. While reporting on the actual campaign, a newspaper may not leave out any important point raised by a candidate and make an attack on his or her opponent. ii. Election campaign along communal or caste lines is banned under the election rules. Hence, the Press should eschew reports, which tend to promote feelings of enmity or hatred between people on the ground of religion, race, caste, community or language. iii. The Press should refrain from publishing false or critical statements in regard to the personal character and conduct of any candidate or in relation to the candidature or withdrawal of any candidate or his candidature, to prejudice the prospects of that candidate in the elections. The Press shall not publish unverified allegations against any candidate/party. iv. The Press shall not accept any kind of inducement, financial or otherwise, to project a candidate/party. It shall not accept hospitality or other facilities offered to them by or on behalf of any candidate/party. v. The Press is not expected to indulge in canvassing of a particular candidate/party. If it does, it shall allow the right of reply to the other candidate/party. vi. The Press shall not accept/publish any advertisement at the cost of public exchequer regarding achievements of a party/ government in power. vii. The Press shall observe all the directions/ orders/instructions of the Election Commission/Returning Officers or Chief Electoral Officer issued from time to time. 7. Attention of the electronic media is invited to the "Guidelines for Election Broadcasts" issued by NBSA dt 3rd March, 2014. i. News broadcasters should endeavour to inform the public in an objective manner, about relevant electoral matters, political parties, candidates, campaign issues and voting processes as per rules and regulations laid down under The Representation of the People Act 1951 and by the Election Commission of India. ii. News channels shall disclose any political affiliations, either towards a party or candidate. Unless they publicly endorse or support a particular party or candidate, news broadcasters have a duty to be balanced and impartial, especially in their election reporting. iii. News broadcasters must endeavour to avoid all forms of rumor, baseless speculation and disinformation, particularly when these concern specific political parties or candidates. Any candidate/political party, which has been defamed or is a victim of misrepresentation, misinformation or other similar injury by broadcast of information should be afforded prompt correction, and where appropriate granted an opportunity of reply. iv. News broadcasters must resist all political and financial pressures which may affect coverage of elections and election related matters. v. News broadcasters should maintain a clear distinction between editorial and expert opinion carried on their news channels. vi. News broadcasters that use video feed from political parties should disclose it and appropriately tagged. vii. Special care must be taken to ensure that every element of news/ programmes dealing with elections and election related matters is accurate on all facts relating to events, dates, places and quotes. If by mistake or inadvertence any inaccurate information is broadcast, the broadcaster must correct it as soon as it comes to the broadcaster's notice with the same prominence as was given to the original broadcast. viii. News broadcasters, their journalists and officials must not accept any money, or valuable gifts, or any favour that could influence or appear to influence, create a conflict of interest or damage the credibility of the broadcaster or their personnel. ix. News broadcasters must not broadcast any form of 'hate speech' or other obnoxious content that may lead to incitement of violence or promote public unrest or disorder as election campaigning based on communal or caste factors is prohibited under Election Rules. News broadcasters should strictly avoid reports which tend to promote feelings of enmity or hatred among people, on the ground of religion, race, caste, community, region or language. x. News broadcasters are required to scrupulously maintain a distinction between news and paid content. All paid content should be clearly marked as "Paid Advertisement" or "Paid Content”: and paid content must be carried in compliance with the "Norms & Guidelines on Paid News" dated 24.11.2011 issued by NBA. xi Special care must be taken to report opinion polls accurately and fairly, by disclosing to viewers as to who commissioned, conducted and paid for the conduct of the opinion polls and the broadcast. If a news broadcaster carries the results of an opinion poll or other election projection, it must also explain the context, and the scope and limits of such polls with their limitations. Broadcast of opinion polls should be accompanied by information to assist viewers to understand the poll's significance, such as the methodology used, the sample size, the margin of error, the fieldwork dates, and data used. Broadcasters should also disclose how vote shares are converted to seat shares. xii. The broadcasters shall not broadcast any "election matter" i.e. any matter intended or calculated to influence or affect the result of an election, during the 48 hours ending with the hours fixed for the conclusion of poll in violation of Section 126(1)(b) of the Representation of the People Act, 1951. xiii. The Election Commission of India (ECI) will monitor the broadcasts made by news broadcasters from the time elections are announced until the conclusion and announcement of election results. Any violation by member broadcasters reported to the News Broadcasting Standards Authority (NBSA) by the Election Commission will be dealt by the NBSA under its regulations. xiv. Broadcasters should, to the extent possible, carry voter education programmes to effectively inform voters about the voting process, the importance of voting, including how, when and where to vote, to register to vote and the secrecy of the ballot. xv. News broadcasters must not air any final, formal and definite results until such results are formally announced by the Election Commission of India, unless such results are carried with clear disclaimer that they are unofficial or incomplete or partial results or projections which should not be taken as final results. 8. Internet and Mobile Association of India (IAMAI) has also developed a “Voluntary Code of Ethics” for all the participating social media platforms to ensure free, fair & ethical usage of their platforms to maintain integrity of electoral process during the General Elections to the Lok Sabha 2019. As agreed by IAMAI, vide letter dated 23.09.2019, the “Voluntary Code of Ethics” shall be observed during all elections. Accordingly, the Code is also applicable in Jharkhand Assembly Elections 2019. Attention of all concerned Social Media platforms is invited to the following text of “Voluntary Code of Ethics” dt 20th March, 2019: i. Participants will endeavour to, where appropriate and keeping in mind the principle of freedom of expression, deploy appropriate policies and processes to facilitate access to information regarding electoral matters on their products and/ or services. ii. Participants will endeavour to voluntarily undertake information, education and communication campaigns to build awareness including electoral laws and other related instructions. Participants will also endeavour to impart training to the nodal officer at ECI on their products/ services, including mechanism for sending requests as per procedure established by law. iii. Participants and the Election Commission of India (ECI) have developed a notification mechanism by which the ECI can notify the relevant platforms of potential violations of Section 126 of the Representation of the People Act, 1951 and other applicable electoral laws in accordance with procedures established by law. These valid legal orders will be acknowledged and/ or processed within 3 hours for violations reported under Section 126 as per the Sinha Committee recommendations. All other valid legal requests will be acted upon expeditiously by the Participants, based on the nature of reported violation. iv. Participants are creating/opening a high priority dedicated reporting mechanism for the ECI and appoint dedicated person(s) / teams during the period of General Elections to interface with and to exchange feedback as may assist with taking expeditious action upon receipt of such a lawful request, following due legal process, from the ECI. v. Participants will provide a mechanism for relevant political advertisers, in accordance with their obligations under law, to submit pre-certificates issued by ECI and/or Media Certification & Monitoring Committee (MCMC) of the ECI in relation to election advertisements that feature names of political parties, candidates for the Haryana & Maharashtra Assembly Elections and the Bye-Elections to various Parliamentary Constituencies and Assembly Constituencies being held simultaneously. Further, Participants shall expeditiously process/action paid political advertisements lawfully notified to Participants by the ECI that do not feature such certification. vi. Participants will commit to facilitating transparency in paid political advertisements, including utilising their pre-existing labels/ disclosure technology for such advertisements. vii. Participants will, pursuant to a valid request received from the ECI, via Internet and Mobile Association of India (IAMAI) provide an update on the measures taken by them to prevent abuse of their respective platforms. viii. IAMAI will coordinate with the Participants on the steps carried out under this Code and IAMAI as well as Participants will be in constant communication with the ECI during the election period. The above guidelines should be duly observed for compliance by all the concerned media.
  21. 349 downloads

    List of Star Campaigners Communist Party of India (ML) Liberation, Lok Janshakti Party, All India Majlis-e-Ittehadul Muslimeen, Janata Dal (United), Indian Union Muslim League, AJUS Party, Bahujan Samaj Party, Samajvadi Partyy, Bharatiya Janata Party.
  22. 467 downloads

    Immediate action to be taken for enforcement of Model Code of Conduct after announcement of General Election to the Legislative Assembly of Jharkhand, 2019
  23. 213 downloads

    Release of funds under MPs'/MLAs' Local Area Development Scheme - General Election to the Legislative Assembly of Jharkhand, 2019
  24. 790 downloads

    Application of Model Code of Conduct - General Election to the Legislative Assembly of Jharkhand, 2019

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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Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

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