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  1. 914 downloads

    Elections to fill casual vacancy and adjourned poll in the Assembly Constituencies of Odisha and West Bengal– Release of funds under MPs’/MLAs’ Local Area Development Scheme
  2. 483 downloads

    Elections to fill casual vacancy and adjourned poll in the Assembly Constituencies of Odisha and West Bengal– Instructions on enforcement of Model Code of Conduct.
  3. 965 downloads

    No. ECI/PN/77/202 Dated: 04.09.2021 PRESS NOTE Subject: Schedule to fill casual vacancy and adjourned poll in the Assembly Constituencies - regarding The Commission vide press note No. ECI/PN/61/2021 dated 3rd May 2021 deferred the adjourned poll (which was scheduled to be held on 16.05.2021) and extended the period of elections in 110-Pipli Assembly Constituency (AC) of Odisha and 58-Jangipur & 56-Samserganj AC of West Bengal after taking note of lockdown/restrictions under Disaster Management Act, 2005, as issued by NDMA/SDMA. Further, the Commission vide press note No. ECI/PN/64/2021 dated 5th May 2021 deferred the bye-elections in various States/UT, after taking all material facts and inputs of Chief Electoral Officers of various States/UT in view of the pandemic. 2. As on date there are three deferred adjourned polls (two in the state of West Bengal and one in the state of Odisha), three vacancies in Parliamentary Constituencies and 32 vacancies in Legislative Assemblies of various States/UT. 3. In order to assess the feasibility of holding bye-elections in various States/UT, a meeting was held through video conferencing on 01.09.2021 with Chief Secretaries, senior officers from the department of Health & Home Affairs, DGPs from the concerned States/UT and Chief Electoral Officers from concerned States/UT. The Chief Secretaries/Chief Electoral Officers shared their inputs, constraints, issues and challenges in conducting bye-elections in their States/UT in view of COVID-l9 pandemic, flood situation and festivals in near future and so on. The Chief Secretaries from the concerned poll going States have also sent their views and inputs in writing. 4. The Chief Secretaries of States of Andhra Pradesh, Assam, Bihar, Haryana, Himachal Pradesh, Madhya Pradesh, Meghalaya, Rajasthan, Telangana, Uttarakhand, Uttar Pradesh and Adviser of UT of Dadra and Nagar Haveli and Daman & Diu, brought to the notice of the Commission the constraints related to flood situations, festivals and pandemic. They suggested that it would be advisable to have bye-elections after the end of festival season. 5. Besides these, some states have also brought to the notice of the Commission that Government of India, various research institutions, technical expert committees and professionals have predicted the possibility of third wave of COVID-19 October onwards. MHA has also issued detailed instructions on prevention of COVID-19 on August 28, 2021. 6. The Chief Secretary, Odisha also informed that COVID situation is under control and poll can be held. The Chief Secretary West Bengal informed that COVID-19 situation is fully under control. He also brought to the notice that the flood situation in the state has not affected the poll bound Assembly Constituencies and the State is fully geared up to hold the elections. He also cited that under Article 164(4) of the Constitution of India, a Minister who is not a member of the Legislature of the State for a period of six consecutive months shall at the expiration of that period cease to be a Minister and there will be a constitutional crisis and vacuum in the top executive posts in the Government unless elections are held immediately. He has also informed that in view of administrative exigencies and public interest and to avoid vacuum in the state, bye-elections for 159- Bhabanipur, Kolkata from where Ms. Mamata Banerjee, Chief Minister intends to contest elections may be conducted. 7. After taking into consideration the inputs and views of the Chief Secretaries of the concerned States and respective Chief Electoral Officers, while the Commission has decided not to hold bye-elections in other 31 Assembly Constituencies and 3 Parliamentary Constituencies and considering the constitutional exigency and special request from State of West Bengal, it has decided to hold bye-election in 159- Bhabanipur AC. Much stricter norms have been kept by the Commission as an abundant caution to safeguard from COVID-19 pandemic. The schedule for the bye-election is attached at Annexure-1. 8. Further, the Commission has also decided to hold polls in 3 Assembly Constituencies namely 56-Samserganj, 58- Jangipur of West Bengal and 1 Assembly Constituency 110-Pipli of Odisha where the adjourned poll was deferred vide Commission’s notification 4th May, 2021, as per the schedule given in Annexure- 2. Separate notifications are being issued in this regard. The candidates/political parties for these 3 ACs have already availed the campaign period from 29.04.2021 to 03.05.2021. In view of this, the Commission has now decided to allow the campaign from 20.09.2021 only in these constituencies. 9. ELECTORAL ROLL The published Electoral Rolls for the aforesaid Assembly Constituencies w.r.t 01.01.2021 will be used for these elections. 10. ELECTRONIC VOTING MACHINES (EVMs) and VVPATs The Commission has decided to use EVMs and VVPATs in the bye-election in all the polling stations. Adequate numbers of EVMs and VVPATs have been made available and all steps have been taken to ensure that the polls are conducted smoothly with the help of these machines. 11. IDENTIFICATION OF VOTERS Electoral Photo Identity cards (EPIC) shall be the main document of identification of a voter. However, any of the below mentioned identification documents can also be shown at the polling station: i. Aadhar 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. 12. MODEL CODE OF CONDUCT The Model code of conduct shall come into force with immediate effect from 04.09.2021 onwards in the district(s) in which the whole or any part of the Assembly constituency going for election is included, subject to partial modification as issued vide Commission’ s instruction No. 437/6/1NST/2016-CCS, dated 29th June, 2017 (available on the commission's website). 13. BROAD GUIDELINES TO BE FOLLOWED DURING THE CONDUCT OF BYE-ELECTIONS /ADJOURNED POLL DURING the period of COVID-19 The Commission has issued broad guidelines on 21st August, 2020. Also, it has issued further guidelines on 09.10.2020, 09.04.2021,16.04.2021, 21.04.2021, 22.04.2021, 23.04.2021 and 28.04.2021 available on Commission’s website eci.gov.in or link https://eci.gov.in/candidate-political-parties/instructions-on-covid-19/. Also, vide letter No.40-3/2020-DM-I(A) dated 28th August, 2021, instructions for implementation of targeted and prompt actions for COVID management has been extended by MHA up to 30th September, 2021. After taking inputs from the political parties/Chief Electoral Officers and keeping the extant instructions of MHA/MoHFW in view, the Commission has further strengthened these guidelines. Further, the Commission’s all instructions relating to conduct of General Election in West Bengal during the COVID-19 period shall also be mutatis mutandis applicable for these bye-elections/adjourned poll. All stake holders shall abide by these instructions. State Government concerned shall take all appropriate actions/measures in compliance to these instructions as follows. 1 Nomination During Pre and post nomination procession, public meeting prohibited / Only three vehicles permitted within a periphery of 100 meters of RO's office. No procession for nomination shall be permitted. 2 Campaign period (a) Meeting for (i) Indoor 30% of allowed capacity or 200 persons, whichever is less. A register will be maintained to count the number of people attending the meeting. (ii) Outdoor With 50% of capacity (as per Covid-19 guidelines) or 1000 in the case of Star Campaigners and 50% of the capacity or 500 in all other cases. In either case, the allowed number is whichever is less. The entire area will be cordoned off and will be guarded by the police. The count of people entering the ground will be monitored. Expenditure for the cordoning/barricading will be borne by the candidate/party. Only those grounds which are cordoned/barricaded completely will be used for rallies. (b) Star Campaigners Number of Star Campaigners restricted to 20 for these bye-elections for National /State recognized parties and 10 for un- recognized registered parties in the wake of the Covid-19 pandemic. (c) Road show No Roadshow shall be allowed and No Motor/Bike/Cycle rallies to be allowed (d) Street corner meeting Maximum 50 persons shall be allowed (Subject to availability of space and compliance to COVID-19 guidelines.) (e) Door to door campaign Door to door campaign with 5 persons including candidates/their representatives. (f) Campaign through video van Not more than 50 audiences shall be allowed in one cluster point subject to availability of space and compliance to covid guidelines. (g) Use of vehicles for campaign Total vehicles allowed for a candidate/political party (excluding Star Campaigner):- 20 Maximum no. of persons allowed per vehicle 50% of the capacity. 3 Silence period The silence period is 72 hours before the end of poll. 4 Poll day activities 1. Maximum 2 vehicles with 3 persons each shall be allowed. Security as per the applicable extant guidelines. 2. Poll day activity on polling station as per ECI guidelines. 5 Counting day DEOs to take appropriate measures to prevent crowding. Social distancing and other COVID safety protocols to be strictly adhered to at all the times during counting. 6. All such activities will be strictly complied as per the Covid-19 guidelines issued by competent authorities. Social distancing and use of mask, sanitizers, thermal scanning, face shield, hand gloves, etc., as per COVID-19 protocol, have to be complied with. SDMA is responsible for all preventive and mitigation measures to ensure adherence to COVID protocol. Chief Secretary and DG and district level authorities will be responsible for monitoring, supervision and compliance of covid-19 guidelines. 7. If a candidate or political party violates any of the above guidelines, no more permission shall be given to the concerned candidate/party for rallies, meetings etc. If any star campaigner violates the COVID protocols, he shall not be allowed to campaign further in that constituency/district. 8. All polling personnel and election officials including the private persons engaged in the election duty shall be double vaccinated before taking their services. 9. Candidate/election agent/polling agent counting agent/driver etc. whoever is coming in contact with the public or election officials have to be double vaccinated. 10. One health worker to be appointed as COVID nodal officer for each Polling Station. 11. CS/DG and concerned DMs/SPs shall take enough preventive measures and make necessary arrangements to ensure that no poll related violence occurs during pre and post poll. 12. In the light of advisory issued by the Health Ministry of GoI, ECI will keep a close watch on the evolving situation and may further tighten the guidelines for the upcoming elections. Annexure -1 Schedule for bye-election in 159- Bhabanipur AC in West Bengal Poll Events Date and Day Date of Issue of Gazette Notification 06.09.2021, Monday Last Date of Nominations 13.09.2021, Monday Date for Scrutiny of Nominations 14.09.2021, Tuesday Last Date for Withdrawal of candidatures 16.09.2021, Thursday Date of Poll 30.09.2021, Thursday Date of Counting 03.10.2021, Sunday Date before which election shall be completed 05.10.2021, Tuesday Annexure-2 Schedule for polls in 56-Samserganj & 58- Jangipur Assembly Constituencies in West Bengal and 110-Pipli AC in Odisha where the adjourned polls were deferred Poll Events Date and Day Date of Poll 30.09.2021, Thursday Date of Counting 03.10.2021, Sunday Date before which election shall be completed 05.10.2021, Tuesday
  4. 3,887 downloads

    General Election to the State Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry, 2021 and bye-elections to various Parliamentary and Assembly Constituencies in various states - Lifting of Model Code of Conduct - reg.
  5. 486 downloads

    No. ECI/PN/64/2021 Dated: 5th May 2021 PRESS NOTE Subject: ECI decides to defer bye-elections of Parliamentary and Assembly Constituencies in various States/UT in view of Pandemic- Regarding. There are notified three vacancies in Parliamentary Constituencies namely Dadra & Nagar Haveli, 28-Khandwa (Madhya Pradesh) & 2-Mandi (Himachal Pradesh) and eight vacancies in Assembly Constituencies namely 01-Kalka and 46-Ellenabad in Haryana, 155-Vallabhnagar in Rajasthan, 33-Sindgi in Karnataka, 47-Rajabala and 13-Mawryngkneng (ST) in Meghalaya, 08-Fatehpur in Himachal Pradesh and 124-Badvel (SC) in Andhra Pradesh. There are few more vacancies of seats for which reports and notifications are awaited and being confirmed. 2. As per the provisions of section 151A of the Representation of the People Act, 1951, the vacancies are required to be filled, through bye-elections within six months from the date of occurrence of vacancy, provided that the remainder of the term in relation to the vacancy is one year or more. 3. The Commission has reviewed the matter today and has decided that due to outbreak of the second wave of COVID-19 in the country it would not be appropriate to hold bye-elections till the pandemic situation significantly improves and conditions become conducive to hold these bye-elections. 4. The Commission will take a decision in the matter at appropriate time in the future after taking inputs from the concerned states and assessing the pandemic situation from mandated authorities like NDMA/SDMA.
  6. 1,387 downloads

    No. ECI/PN/ 17/2021 Dated: 26th February, 2021 PRESS NOTE Subject: Schedule for bye-elections to fill casual vacancy in the Parliamentary Constituency of Kerala and Tamil Nadu – Regarding. The Commission has decided to hold bye-election to fill vacancies in 6-Malappuram PC of Kerala and 39-Kanniyakumari PC of Tamil Nadu. After taking into consideration various factors like local festivals, electoral rolls, weather conditions, movement of forces, pandemic etc., the Commission has decided to hold bye-elections to fill these vacancies as per the programme mentioned as under: Poll Events Date and Day Date of Issue of Gazette Notification 12.03.2021 (Friday) Last Date of Nominations 19.03.2021 (Friday) Date for Scrutiny of Nominations 20.03.2021 (Saturday) Last Date for Withdrawal of candidatures 22.03.2021 (Monday) Date of Poll 06.04.2021 (Tuesday) Date of Counting 02.05.2021 (Sunday) Date before which election shall be completed 04.05.2021 (Tuesday) 1. ELECTORAL ROLL The Electoral Rolls for the aforesaid Parliamentary and Assembly Constituencies w.r.t 01.01.2021 as the qualifying date has been finally published. 2. ELECTRONIC VOTING MACHINES (EVMs) and VVPATs The Commission has decided to use EVMs and VVPATs in the bye-election in all the polling stations. Adequate numbers of EVMs and VVPATs have been made available and all steps have been taken to ensure that the polls are conducted smoothly with the help of these machines. 3. IDENTIFICATION OF VOTERS In consonance with the past practice, the Commission has decided that the voter's identification shall be mandatory in the aforementioned election at the time of poll. Electoral Photo Identity cards (EPIC) shall be the main document of identification of a voter. However, in order to ensure that no voter is deprived of his/her franchise, if his/her name figures in the electoral rolls, separate instructions will be issued to allow additional documents for identification of voters at the time of poll in the said election. 4. MODEL CODE OF CONDUCT The Model code of conduct shall come into force with immediate effect in the district(s) in which the whole or any part of the Assembly constituency going for election is included, subject to partial modification as issued vide Commission’ s instruction No. 437/6/1NST/2016-CCS, dated 29th June, 2017 (available on the commission's website). The Model code of conduct shall be applicable to all candidates, political parties and the state Government concerned. The Model code of conduct shall also be applicable to the Union Government for the district of the State concerned. All the instructions issued for General Elections to Legislative Assembly of Bihar, 2020 shall also be applicable to the aforementioned Bye-elections. 5. BROAD GUIDELINES TO BE FOLLOWED DURING THE CONDUCT OF BYE-ELECTIONS DURING COVID-19 In view of spread of COVID-19, the Commission on 21st August, 2020 has issued broad guidelines, which is to be followed strictly during the conduct of election, which is available on Commission’s website. The Commission’s all instructions relating to conduct of General Election in Kerala and Tamil Nadu during the COVID-19 period shall also be mutatis mutandis applicable for all bye-elections.
  7. 75 downloads

    Bye election 23-Tirupati (SC), PC, Andhra Pradesh List of star Campaigners Bharatiya Janta Party (BJP) Indian National Congress (INC)
  8. 85 downloads

    Bye Election of 87-Nagarjuna Sagar, AC, Telangana List of Star Campaigners - Bharatiya Janta Party (BJP) Indian National Congress (INC)
  9. 34 downloads

    Bye-election to 125 - Morva Hadaf AC, Gujarat Star Campaigner list of - 1 Indian National Congress 2 Bharatiya Janata Party
  10. 66 downloads

    List of Star Campaigners for Bye-election to 252 - Pandharpur AC, Maharashtra Nationalist Congress Party Bharatiya Janata Party
  11. 231 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.
  12. 1,328 downloads

    No. ECI/PN/ 28 /2021 Dated: 16th March, 2021 PRESS NOTE Subject: Schedule for Bye-elections in Parliamentary/ Assembly Constituencies of various States – reg. The Commission has decided to hold bye-elections to fill vacancies in Two (2) Parliamentary Constituencies of Andhra Pradesh and Karnataka and Fourteen (14) vacancies in Assembly Constituencies of various States as per details given below: Sl. No. State Constituency No. & Name 1. Andhra Pradesh 23-Tirupati (SC) 2. Karnataka 2-Belgaum Sl. No. State Constituency No. & Name 1. Gujarat 125– Morva Hadaf (ST) 2. Jharkhand 13-Madhupur 3. Karnataka 47-Basavakalyan 4. Karnataka 59–Maski (ST) 5. Madhya Pradesh 55-Damoh 6. Maharashtra 252-Pandharpur 7. Mizoram 26-Serchhip (ST) 8. Nagaland 51-Noksen (ST) 9. Odisha 110-Pipili 10. Rajasthan 179- Sahara 11. Rajasthan 24-Sujangarh (SC) 12. Rajasthan 175-Rajsamand 13. Telangana 87-Nagarjuna Sagar 14. Uttarakhand 49-Salt After taking into consideration various factors like local festivals, electoral rolls, weather conditions, movement of forces, pandemic etc., the Commission has decided to hold bye-elections to fill these vacancies as per the programme mentioned as under: Poll Events Date and Day Date of Issue of Gazette Notification 23.03.2021 (Tuesday) Last Date of Nominations 30.03.2021 (Tuesday) Date for Scrutiny of Nominations 31.03.2021 (Wednesday) Last Date for Withdrawal of candidatures 03.04.2021 (Saturday) Date of Poll 17.04.2021 (Saturday) Date of Counting 02.05.2021 (Sunday) Date before which election shall be completed 04.05.2021 (Tuesday) 1. ELECTORAL ROLL The Electoral Rolls for the aforesaid Parliamentary and Assembly Constituencies w.r.t 01.01.2021 as the qualifying date has been finally published. 2. ELECTRONIC VOTING MACHINES (EVMs) and VVPATs The Commission has decided to use EVMs and VVPATs in these bye-election in all polling stations. Adequate numbers of EVMs and VVPATs have been made available and all steps have been taken to ensure that the polls are conducted smoothly with the help of these machines. 3. IDENTIFICATION OF VOTERS In continuance to the existing practice, the voter's identification shall be mandatory in the aforementioned election at the time of poll. Electoral Photo Identity Cards (EPIC) shall be the main document of identification of a voter. However, in order to ensure that no voter is deprived of his/her franchise, if his/her name figures in the electoral rolls, following alternate identity documents are also prescribed: Aadhar Card, MNREGA Job Card, Passbooks with photograph issued by Bank/Post Office, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Driving License, PAN Card, Smart Card issued by RGI under NPR, Indian Passport, Pension document with photograph, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and Official identity cards issued to MPs/MLAs/MLCs. 4. MODEL CODE OF CONDUCT Model code of conduct shall come into force with immediate effect in the district(s) in which the whole or any part of the Parliamentary/Assembly constituency going for election is included, subject to partial modification as issued vide Commission’ s instruction No. 437/6/1NST/2016-CCS, dated 29th June, 2017 (available on the commission's website https://eci.gov.in/) (copy enclosed). The Model code of conduct shall be applicable to all candidates, political parties and the State government concerned. The Model Code of Conduct shall also be applicable to the Union Government also. 5. VOTER INFORMATION SLIPS (VIS) To facilitate the voter to know the serial number of electoral roll of his/her polling station, date of poll, time etc., the Commission vide letter dated 26.02.2021, has decided to issue ‘Voter Information Slip’ to the voters in place of Photo Voter Slip. Voter Information Slip will include information like Polling Station, Date, Time etc. but not the photograph of the voter. Voter Information Slip will be distributed at least 5 days before the date of poll to all enrolled electors, by the District Election Officer. However, Voter Information Slip will not be allowed as proof of identity of voters. It may be recalled that the Commission had discontinued Photo Voter Slips as an identity proof with effect from 28th February, 2019. 6. BROAD GUIDELINES TO BE FOLLOWED DURING THE CONDUCT OF BYE-ELECTIONS DURING COVID-19 In view of spread of COVID-19, the Commission on 21st August, 2020, issued broad guidelines, which is to be followed strictly during the conduct of elections, which is available on Commission’s website. All instructions issued during General Election to Legislative Assemblies of Bihar, 2020 and General Elections to Legislative Assemblies of 5 States/UT shall also be mutatis mutandis applicable to the aforementioned bye-elections.
  13. 99 downloads

    No. 52/2021/SDR-Vol.I Dated: 25th March,2021 To, The Chief Electoral Officers of Kerala, Tamil Nadu Andhra Pradesh Karnataka Gujarat Jharkhand Madhya Pradesh Maharashtra Mizoram Nagaland Odisha Rajasthan Telangana Uttarakhand Sub: - Bye Elections to the House of the People of Kerala, Tamil Nadu, Andhra Pradesh& Karnataka and legislative Assemblies of Karnataka, Gujarat, Jharkhand, Madhya Pradesh, Maharashtra, Mizoram, Nagaland, Odisha, Rajasthan, Telangana & Uttarakhand- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding. Sir, I am directed to forward herewith a copy of the Direction dated 25th March, 2021 issued by the Election Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the procedure of transmitting postal ballot papers electronically to service voters during the current bye-elections from 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu23-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. 2. A copy of the Direction may be sent to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers /District Election Officers, in this regard. 3. Kindly acknowledge receipt of this letter.
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    No.464lINST/2021-EPS Dated: 22nd March, 2O21 To The Chief Electoral Officers of, Assam, Dispur Kerala, Thiruvananthapuram UT of Puducherry, Puducherry Tamil Nadu, Chennai West Bengal, Kolkata Subject: General Elections to Legislative Assemblies of Assam, Kerala, Puducherry, Tamil Nadu and West Bengal, 2O21 and on going bye-elections -Bike rallies- reg. Sir, It has been brought to the notice of the Commission that in some places bikes are used by some antisocial elements to intimidate the voters before the Poll day and on Poll day. The Commission has considered the above issue and has decided that Bike Rallies shall not be allowed at any place 72 hours before date of poll and/or on the Poll day in all poll going constituencies. This is in supersession of all instructions issued from time to time related to the matter mentioned above. Kindly inform all concerned stake holders including candidates/political parties and Commission's Observers for strict compliance.
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    Dated: 25thMarch, 2021 4 Chaitra, Saka, 1942 DIRECTION No.576/3/EVM/2021/SDR-Vol.II:- 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 Election Commission has considered the circumstances in 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,.announced vide the Election Commission’s Press Note No. ECI/PN/17/2021 dated 26thFebruary, 2021 and No. ECI/PN/28/2021 dated 16th March, 2021and is satisfied that sufficient number of Electronic Voting Machines (EVMs) and Printers for printing Paper Trail [Voter Verifiable Paper Audit Trail(VVPAT)] are available for taking the poll in above mentioned Parliamentary and Assembly Constituencies, the polling personnel are well trained in efficient handling of EVMs and ‘VVPAT Printers’ and the electors are also fully conversant with the operation of the EVMs 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 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,.notifiedon 12-03-2021& 23-03-2021, as theconstituencies in which the votes,shall be given and recorded by means of EVMsand VVPAT printers in the manner prescribed, under the Conduct of Elections Rules, 1961, and the supplementary instructions issued by the Election Commission from time to time on the subject. 5. The Election Commission also hereby approves the design of EVMs and 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.

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