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  1. 499 downloads

    No. ECI/PN/75/2021 Dated: 17th August, 2021 PRESS NOTE Subject: Bye Election to the Council of States from Tamil Nadu -reg. There is a casual vacancy in the Council of States from Tamil Nadu as per following details: - Name of Member Reason Date of vacancy Term Up to Thiru. A. Mohammedjan Death 23.03.2021 24.07.2025 2. The Commission has decided to hold bye-election to the Council of States from Tamil Nadu to fill up the above-mentioned vacancy in accordance with the following schedule: - S. No Events Dates Issue of Notifications 24th August, 2021 (Tuesday) Last date of making nominations 31st August, 2021 (Tuesday) Scrutiny of nominations 01st September, 2021 (Wednesday) Last date for withdrawal of candidatures 03rd September, 2021 (Friday) Date of Poll 13th September, 2021, (Monday) Hours of Poll 09:00 am to 04:00 pm Counting of Votes 13th September, 2021, (Monday) at 05:00pm Date before which election shall be completed 15th September, 2021 (Wednesday) 3. Broad Guidelines to be followed during entire election process for all persons: - Every person shall wear face mask during every election related activity At the entry of hall/ room/ premises used for election purposes: Thermal Scanning of all persons shall be carried out: Sanitizer shall be made available at all locations Social distancing shall be maintained as per the extant COVID-19 guidelines of the State Govt. and Ministry of Home Affairs. 4. The Chief Secretary, Tamil Nadu is being directed to depute a senior officer from the State to ensure that the extant instructions regarding COVID-19 containment measures are complied with while making arrangements for conducting the said bye election.
  2. 452 downloads

    No. ECI/PN/69/2021 Dated: 15th June, 2021 ECI organises a virtual conference of Chief Electoral Officers CEC emphasises voter centric services to be delivered swiftly & efficiently General Elections 2019- An ATLAS released during the Conference Election Commission of India today organized a virtual conference of the Chief Electoral Officers of all the States and UTs. The conference primarily focused on key thematic issues like smooth, efficient and voter friendly services, updation/purity of the electoral roll, integration of IT Applications, extensive voter outreach program, Media & Communication strategy, Expenditure monitoring, legal issues, EVM and VVPAT storage related infrastructure and training & capacity building. While addressing the CEOs, Chief Election Commissioner Sh. Sushil Chandra stressed the importance of such periodic review meetings for revamping back-end systems so that voter centric services can be delivered swiftly and efficiently on priority. Shri Chandra said that such CEO review meetings would be institutionalized and will be organized more frequently. Shri Chandra emphasized that CEOs should make sustained year round efforts to engage with new voters for registration and other services like correction, change of address etc for existing voters and awareness of hassle free facilitation platforms of Election Commission. He reiterated the importance of an updated and error free electoral roll. Shri Chandra asked the CEOs to share the best practices of the various innovative steps taken by the poll-gone states for learning and customization for future elections. Election Commissioner Sh. Rajiv Kumar in his address said that CEOs of the recently poll-gone states should suggest ways of scaling up/integrating their successful best practices such as mobile apps for absentee voters, criminal antecedents and randomization of polling /police personnel. He emphasized that protocols of SOPs for storage and movement of EVMs should be strictly adhered to and monitored by CEOs. He added that CEOs should ensure periodic physical inspection of EVM storage warehouses. Shri Kumar also said that CEOs should send their suggestions and ideas for new reforms to be taken up in the identified verticals being examined by the Core Committee. Election Commissioner Sh. Anup Chandra Pandey commended the CEOs for their constructive suggestions. He said that the non-election period should be utilized by CEOs to consolidate and fill up gaps of manpower resources and Infrastructure, plan for communication & awareness activities and step up training & capacity building as per their state specific needs. Secretary General Sh. Umesh Sinha reminded the CEOs that during the non-election period, the core work of purifying electoral rolls, redressal of grievances of voters, outreach activities for engaging with young & future voters through Electoral Literacy Clubs and other SVEEP measures, staffing & budgeting matters, training of CEO office teams should be taken up on priority so that CEO offices remain in full readiness for forthcoming elections. Senior DEC Shri Dharmendra Sharma, DECs Shri Sudeep Jain, Shri Chandra Bhushan Kumar and Shri Nitesh Vyas also interacted with CEOs on their specific thematic issues. During the conference, Chief Electoral Officers of Assam, Kerala, Tamil Nadu and West Bengal shared their experiences and lessons from conducting elections during the pandemic. The CEOs of Goa, Manipur, Punjab, Uttarakhand& Uttar Pradesh particularly briefed the Commission about various challenges, innovations and suggestions for upcoming assembly elections in their respective states. The Commission today during the review meeting also e-launched the ‘Atlas on General Elections 2019’. The Atlas encompasses all the data and statistical figures of this monumental event. This Atlas includes 42 thematic maps and 90 tables depicting various facets of the elections.The General Election 2019 Atlas serves as an informative and illustrative document that brings to light the nuances of the Indian electoral process. The maps and tables depict information in pictorial manner for better understanding and appreciation of the electoral diversity of the country. The Atlas brings out salient features such as data of the 23 states and UTs where women voting percentage was more than the male voting percentage; information about the largest parliamentary constituency in terms of electors, candidates and performance of political parties amongst other parameters. The e-Atlas is available at https://eci.gov.in/ebooks/eci-atlas/index.html. Any suggestions can be shared with the EDMD division of the Commission.
  3. 210 downloads

    No. ECI/PN/55/2021 Dated: 24th April 2021 PRESS NOTE CEC HOLDS A REVIEW MEETING WITH CS West Bengal The Election Commission led by Chief Election Commissioner Shri Sushil Chandra and Election Commissioner Shri Rajiv Kumar today held meeting with the senior officers of West Bengal including Chief Secretary, ACS(Home), Secretary (Disaster Management), Secretary (Health), DGP, CP Kolkata. CEO West Bengal and State Police Nodal Officer cum ADG(L&O) were also present. The Commission noted with concern that during public campaigns for electioneering, the enforcement under the Disaster Management Act, 2005 has been less than adequate. Executive Committee of State Disaster Management Authority, chaired by the Chief Secretary of the State and tasked with the enforcement of COVID-19 appropriate behaviour under the 2005 Act , need to step up its assigned statutory duty.District machinery, which is tasked with election works continue to remain responsible for enforcement of other laws including the DM Act simultaneously. The Commission directed that the SDMA and its functionaries must implement and monitor the implementation of COVID norms during the campaign and take appropriate action in case of any violation. Chief Secretary apprised the Commission that State is in receipt of and noted further directions of ECI on enforcement of COVID-19 norms during electioneering. He assured that entire machinery has been directed to now onwards take more stringent and prompt steps for sensitization and enforcement of extant instructions under the Act. The Commission appreciated the State machinery in flawless arrangements in the polling booth for COVID appropriate behaviour and safe disposal of bio medical waste. It was informed that as per the directions given by the Commission, following material has been provided foe election purposes Sl No Items Number Procured 1 Face Mask 2,46,88,000 2 Face shields for Polling Personnel & MO 17,05,851 3 Visor for Face Shield 16,81,680 4 Hand sanitisers 100 ml for use of polling personnel & MO 18,35,833 5 Hand sanitisers 500 ml for use of electors 2,72,000 6 Hand sanitisers 2 litre jerrican 1,52,000 7 PPEs ( Body suit,N 95 Mask,Gloves,Face shield,Goggles,Head Cover,Shoe cover) 1,31,600 8 Plastic Hand gloves ( single) for electors (considering 85% turn out) 9,00,00,000 9 Hand gloves ( in pairs) for PP Rubber) 53,76,000 10 Covered dustbins (100 litres) 2,61,500 11 Plastic bags ( 24'') to fit into dustbins 6,26,000 Health Secretary also informed that as per Commission’s directions Nodal Health Officers have been assigned at each of the 294 ACs, all 24 CMOH are Nodal Health Officers for their district, apart from State level Nodal Health Officer. He also informed that elaborate arrangements have been made for collection and disposal of gloves discarded by the voters after use at the Polling Stations as bio-medical waste. While appreciating the good work done in the last 6 phases ensuring Covid safe arrangements at the polling stations, Commission directed that regular monitoring of COVID compliant behaviour and action against the violations must be done by the authority. It further directed that appropriate and effective communication strategies must be put in place to inform the voters about Covid safe and secure environment at all polling stations as all Polling stations are being sanitised, all voters are wearing masks and are provided hand glove and hand sanitisation facility and social distancing is being maintained even in the queues. Chief Secretary assured the Commission that all actions for enforcement of covid appropriate behaviour during public gathering for electioneering purposes and otherwise also under the Disaster Management Act 2005 and all other relevant statutory provisions shall be ensured as directed by the Commission.
  4. 517 downloads

    No. ECI/PN/62/2021 Dated: 4th May, 2021 PRESS NOTE Matter of Recounting in Nandigram AC: RO is the Final Authority under Law Certain sections of media have reported about the matter of recounting in Nandigram AC. Returning Officer (RO) of an Assembly Constituency performs statutory functions under the RP Act, 1951in quasi-judicial capacity independently. Whether it is nomination, polling or counting, the RO acts strictly in accordance with the extant electoral laws, instructions and guidelines of the ECI. 2. As far as the media reporting on ‘recount’ concerning Nandigram AC is concerned, as per Rule 63 of the Conduct of Election Rules, 1961, which lays down the process of dealing with recount request,it,inter alia, states, On such an application being made the returning officer shall decide the matter and may allow the application in whole or in part or may reject it in toto if it appears to him to be frivolous or unreasonable. In the light of the above, the RO takes a decision which can only be challenged through Election Petition under section 80 of the RP Act, 1951, which provides that, No election shall be called in question except by an election petition presented in accordance with the provisions of this Part. 3. After the counting in Nandigram AC, the election agent of a particular candidate requested for recount, which was rejected by the RO, through a speaking order, on the basis of material facts available before him in accordance with the provisions of Rule 63, as above, and declared the result. In such a case, only legal remedy is to file an EP before the High Court. 4. CEO West Bengal, in this matter of Nandigram AC, has made available a copy of the Order of the RO and other relevant material related to counting. General Observer for the AC has also furnished a report in the matter. From the available material before the Commission, following facts reveal in respect of counting held on 2 May, 2021 in Nandigram AC: I. Each counting table had one micro observer. Their reports never indicated any impurity of counting process on their respective table. II. The RO caused the entries of votes polled by each candidate after each round to be written on the display board which could be easily seen by the counting agents. No doubt was raised on the result of round-wise counting. This enabled the RO to proceed uninterruptedly with the counting of votes. III. On the basis of Form-17C duly completed by the counting supervisors, Returning Officer prepared a round-wise statement. In addition, on the computer installed in the Counting Hall, parallel tabulation work was also done in an Excel sheet to counter check any human error. IV. A copy of each of the rounds’ results was shared with all the counting agents. V. After every round, counting agents signed the result sheets. 5. Election related Officers on ground perform in extremely competitive political environment diligently with full transparency and fairness and therefore attribution of any motive in such cases is not desirable. 6. On the basis of media reports on undue pressure on the RO Nandigram, Commission directed the Chief Secretary West Bengal on 3 May 2021 to provide adequate security, which State Government has now provided. 7. The Commission has further directed CEO West Bengal to ensure the safe custody of all election records including polled EVM/VVPAT, videorecording, statutory papers, counting records etc. strictly in accordance with laid down guidelines/instructions of the Commission. He will also coordinate with the State Government for additional security measures at such locations, if required.
  5. 358 downloads

    No. ECI/PN/65/2021 Dated: 13th May 2021 PRESS NOTE Biennial Elections to the Legislative Councils of Andhra Pradesh and Telangana respectively by the members of Legislative Assembly (MLAs)-Deferment of elections-reg. The term of office of 03 (Three) members of Andhra Pradesh Legislative Council and 06 (Six) members of Telangana Legislative Council elected by the members of respective Legislative Assemblies (MLAs) are expiring on 31.05.2021 and 03.06.2021 respectively as per the details below: Class of Constituency Date of Retirement No. of Seats Electors Andhra Pradesh By MLAs 31.05.2021 03 Members of Legislative Assembly Telangana By MLAs 03.06.2021 06 Members of Legislative Assembly 2. As per the provisions of Section 16 of the Representation of the People Act, 1951, the seats of State Legislative Council which are going to be vacant on expiration of the term of the members, are required to be filled up by holding biennial election before the said expiration of the term. 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 biennial election to the Legislative Councils of Andhra Pradesh and Telangana respectively till the pandemic situation significantly improves and conditions become conducive to hold these biennial 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. 489 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.
  7. 182 downloads

    No. ECI/PN/59/2021 Dated: 1st May 2021 PRESS NOTE Subject: Arrangements for the dissemination of trends and results for General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal, Puducherry & Bye-Elections to PC/AC of various States, 2021 on 2nd May 2021. The trends and results for General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal, Puducherry & Bye-Elections of various States, 2021 will be available w.e.f 8 AM on 02.05.2021, from the following places apart from all the counting centres: 1. https://results.eci.gov.in The results are displayed on this website of the Election Commission of India and are updated every few minutes to display the current round wise trends and results of each constituency . 2. The trends and results are also accessible through the “Voter helpline” Mobile App available at Google Play Store and Apple App Store. The website / mobile app will display information filled in the system by the Returning Officers from the respective Counting Centers. The EC will be displaying the information as being filled in the systems by the Returning Officers from their respective Counting Centers. The final data for each PC/AC will be shared in Form 20 only.
  8. 228 downloads

    No. ECI/PN/56/2021 Dated: 26th April 2021 PRESS NOTE Peaceful polling held in 11,376 Polling Stations spread across 34 ACs in Phase VII WB Elections Voter Turnout (at 5 PM) for Phase VII West Bengal Election 75.06% Voters scrupulously follow Covid appropriate behaviour at Polling Booths ECI reiterates instructions to District authorities to take action under extant rules against Covid protocol violators 5982 out of 11376 polling stations monitored live through webcasting; Timely seizure of bombs and arms ensures secure and peaceful elections
  9. 269 downloads

    No. ECI/PN/54/2021 Dated: 22nd April 2021 PRESS NOTE Polling held in 14,480 Polling Stations spread across 43 ACs in Phase VI WB Elections Voter Turnout (at 5 PM) for Phase VI West Bengal Election 79.09% Voters set an example of Covid appropriate behaviour at Polling Booths ECI invites attention of all Political Parties to abide by laid down Covid Protocol during Campaigns 7466 out of 14,480 polling stations monitored live through webcasting; Drones used to keep watch over vote proceedings
  10. ECI

    PRESS NOTE

    245 downloads

    No. ECI/PN/52/2021 Dated: April 16th, 2021 PRESS NOTE For the ongoing West Bengal Assembly Election-2021, invoking its powers under Article 324, the Commission (1) curtails the timing of campaign upto 7 PM. There shall not be any campaign between 7PM and 10AM on campaign day. (2) extends the silence period from 48 hours to 72 hours in each of the remaining three phases. Commission also directs the political parties/candidates to provide masks, sanitizers, etc. to the participants and account for the cost in expenditure limits. In view of unprecedented public health situation and the imperative of ongoing elections, Commission today extended the silence period upto 72 hours (instead of 48 hours) and restricted the period of campaign upto 7PM (instead of 10PM). These orders have come into effect immediately. Commission further directed all the political parties to adhere to the COVID norms/instructions. It has directed: Candidates and Political Parties shall ensure absolute, repeat absolute, adherence to Covid guidelines in letter and sprit. Violations, if any, shall be sternly dealt with and action, including criminal action, taken as per extant legal framework. It shall be the responsibility of the organisers of public meetings, rallies, etc. to provide masks and sanitisers to every person attending these meetings, rallies, etc at their cost which shall be added and counted within limits of prescribed expenditure. Organisers shall also ensure proper usage of masks, sanitisers and also be responsible for maintaining minimum social distance by everyone. Star campaigners/political leaders/candidates/aspiring policy makers shall demonstrate by their personal example and nudge all supporters in the beginning of the rally, meeting and any other event during campaign to wear mask, use sanitisers and maintain social distance and put in place such crowd control measures as are necessary for observance of extant guidelines. District Election Officers and Returning Officers shall take strict measures to enforce Covid guidelines during campaign. They shall cancel public meetings, rallies, etc. if any violations are observed, in addition to invoking penal sections. Special Observers and General, Police and Expenditure Observers shall strictly monitor compliance of covid norms during campaign. The Commission has directed that Chief Secretary, West Bengal, CEO, West Bengal, all DEOs and ROs of the remaining three phases shall ensure strict compliance of this order and enforcement of extant guidelines. Special observers and other district/ constituency (ies) level observers shall regularly monitor compliance. The copies of the Order, dated 16.04.2021 issued under Art 324 of the Constitution of India as well as the letter, dated 16.04.2021 issued to the Political Parties, are enclosed, which are self explanatory
  11. 189 downloads

    No. ECI/PN/53/2021 Dated: April 17th, 2021 PRESS NOTE Polling in 15,789 Polling Stations spread across 45 Assembly Constituencies in West Bengal Phase V Elections, Bye-Election in 2 Parliamentary Constituencies and 12 Assembly Constituencies across 10 States conducted peacefully today; Huge Turnout of Women Voters; Voter Turnout (at 5 PM) for Phase V West Bengal Election 78.36% ECI thanks voters for strictly following COVID protocols Polling in 56-Samserganj and 58-Jangipur Assembly Constituency at West Bengal and 110-Pipili Bye-Election Assembly Constituency at Odisha stands adjourned 8266 out of 15789 polling stations monitored live through webcasting Candidate in Noksen (ST) Bye-Election Assembly Constituency, Nagaland elected unopposed
  12. 1,448 downloads

    No. ECI/PN/38/2021 Dated: 27th March, 2021 PRESS NOTE Polling for Phase 1 Assam and West Bengal Assembly Constituencies conducted peacefully & successfully The first phase of Assam and West Bengal Assembly Elections was conducted successfully across 21825 Polling Stations spread over 77 Assembly Constituencies today. The Commission has laid great emphasis on ensuring transparent and vigilant mechanism for inducement and intimidation free elections. The first phase of elections were conducted for 30 Assembly Constituencies in West Bengal. Nearly 74 lakh electorates across 10,288 Polling Stations are registered to exercise their franchise in this phase. Voting was held in 47 Assembly Constituencies of Assam with a total of 81lakh electorates registered across 11,537 Polling Stations. The number of Polling Stations has increased in view of the fact that the number of voters per polling station has been reduced from 1500 to 1000 keeping social distancing norms in view. As a major push in conducting free and fair elections, live monitoring and webcasting mechanism for more than 50% of Polling Stations including critical and vulnerable polling booths was put in place to ensure safe and secure atmosphere in polling areas. Commission, CEOs, DEOs, Observers could watch live streaming and keep a close watch on these polling booths in Assam and West Bengal. Webcasting arrangements were put in place for 5392 Polling Stations in West Bengal and 5039 Polling Stations in Assam. As an initiative towards inclusive and accessible elections, the option of postal ballot facility has been extended to PwDs, Senior Citizens above the age of 80 years, COVID-19 suspect or affected persons and persons employed in essential services. The Observers were specifically asked to oversee arrangements for facilitation of these voters. For handholding and for guidance of the poll going states the Commission also directed Special Observers to have additional role in supervising deployment of forces and their randomization for poll duties. All the Polling Stations were directed to follow COVID-19 Safety protocols. Accordingly it was ensured that the Polling Stations were sanitized one day prior to poll and facility of thermal scanning, hand sanitisers, face masks were also made available at the Polling Stations. Proper arrangements for social distancing were put in place. Nodal Health Officers have been designated for State, district and Assembly Constituencies to oversee COVID-19 related arrangements and preventive measures during the entire electoral process. All the 21825 Polling Stations of phase-1 in Assam and West Bengal, have been equipped with Assured Minimum Facilities (AMF) of drinking water, waiting shed, toilet with water facility, adequate arrangements for lighting, ramp of appropriate gradient for wheelchair for PwD electors and a standard voting compartment etc were made available at all the Polling Stations. All arrangements like transport facility, volunteers assisting Persons with Disability and senior citizens have also been put in place. During this phase, a total of 10288 Ballot Units (BUs), 10288 Control Units(CUs) and 10288 VVPATs were used in West Bengal and 11,537 Ballot Units (BUs), 11,537 Control Units (CUs) and 11,537 VVPATs were used in Assam. As per standard procedure all these EVMs and VVPATs had already undergone First Level Checking, Randomisation, and Commissioning in the presence of Political Parties/Candidates agents. During FLC and during commissioning each of these EVMs and VVPATs had undergone mock polls. Today before the start of the poll each of the EVMs and VVPATs again underwent a mock poll in the presence of polling agents of the candidates with minimum 50 votes cast on each, as per standard procedure. At the end of the mock poll the result of EVM were matched with the result of VVPAT slips and shown to the polling agents. Nonfunctioning rate during the poll is lesser than experienced in last few polls. Since the date of notification of Election till first phase, record seizure of Rs. 281.28 Crore has already been achieved for both the states. The seizure figure, which includes seizure of cash, liquor, narcotics, freebies etc, is more than four times higher than the total combined seizure of Rs. 60.91 Crore in GE LA 2016. The Commission has been laying specific emphasis on inducement free elections and curbing the malaise of undue money power, liquor, freebies. Till date Rs. 97.31crore has been seized in Assam (as against a total seizure of Rs. 16.58crore in LA 2016) and a total of 183.97crores for West Bengal (as against a total seizure of Rs 44.33crore in LA 2016). Total 53 & 85 Expenditure Observers have been deployed in Assam & West Bengal Assembly Elections, 2021 respectively for effective monitoring. In Assam, 603 Flying Squads (FS) and 762 Static Surveillance Teams (SST) were operationalised to check movement of cash, liquor, drugs & freebies. The figures of FS & SST deployed in West Bengal are 1137 & 1012 respectively. In Assam, 06 Air Intelligence Units (AIU) of IT Department are set up at Guwahati, Dibrugarh, Jorhat, Silchar, Tezpur & Lakhimpur. In West Bengal, 03 Air Intelligence Units (AIU) of IT Department are set up at Kolkata, Andal in Durgapur & Bagdogra. Election Commission of India’s Cvigil App is a citizen centric mobile application which empowers people to report cases of MCC violations in real time basis, with auto populated details of location etc and responded within 100 minutes after verification at field level. Today a total number of 167 cases of Model Code of Conduct violations were reported through the cVIGIL app from West Bengal out of which 111 were disposed as of 4.30 pm. Similarly 582 cases were reported from Assam with 423 disposed till 4.30 pm. Election Commission of India expresses gratitude to all stakeholders specially the voters for their enthusiastic and fearless participation in the election process today. Commission particularly thanks PwD electors, senior citizens, service voters for taking part in elections honoring COVID protocol norms. The voter turnout reported by 5pm from the 30 AC of phase 1 in West Bengal is 79.79%. The poll Percentage reported from the 47 ACs of phase 1 in Assam is 72.14% as of 5pm. ECI also recognizes the services of the entire electoral machinery including polling staff on duty, security personnel, supervisory staff, Observers, Special Observers railway authorities, enforcement agencies as also the Health authorities for making comprehensive arrangements and dedicatedly working towards successful conduct of free, fair, transparent and safe elections despite pandemic. The Commission solicits active cooperation, close collaboration and constructive partnership from all stakeholders including media for delivering smooth and peaceful elections.
  13. 649 downloads

    No. ECI/PN/31/2021 Date: 17th March, 2021 PRESS NOTE Sub: General Election to the Legislative Assemblies of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021- Media Coverage during the period referred to in Section 126 of the RP Act, 1951. The schedule for holding General Election to the Legislative Assemblies of Assam, Kerala, Puducherry, Tamil Nadu, West Bengal, 2021 has been announced on 26.02.2021. Polls in the states are to be held as per the schedule given below: Name of State/UT Phase & Poll date Assam Three phases – 27/03/2021, 01/04/2021 & 06/04/2021 Puducherry, Kerala & Tamil Nadu Single phase – 06/04/2021 West Bengal Eight Phases - 27/03/2021, 01/04/2021, 06/04/2021, 10/04/2021, 17/04/2021, 22/04/2021, 26/04/2021 & 29/04/2021 In this regard, attention of all media is invited to the Section 126 of the Representation of the People Act, 1951 that 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- 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. 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. 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, Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021 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 invited to the guidelines issued by Press Council of India dtd 30.07.2010 and ‘Norms of Journalistic Conduct- 2020’ to follow for observance during the election. (Annexure-I) 7). Attention of the electronic media is invited to the "Guidelines for Election Broadcasts" issued by NBSA dt 3rd March, 2014. (Annexure-II) 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 GE to the Legislative Assemblies of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021. Attention of all concerned Social Media platforms is invited to the “Voluntary Code of Ethics” dt 20th March, 2019 in this regard. (Annexure-III) 9). Attention is also drawn to IT (Guidelines for Intermediaries and Digital Media Ethics Code) Rules 2021 for compliance wherever applicable. The above advisory should be duly observed by all the concerned media. Download file to view Annexure...
  14. 497 downloads

    No. ECI/PN/35/2021 Dated: 22nd March 2021 PRESS NOTE Election Commission of India reviews poll preparedness for Assam Assembly Election The Election Commission of India (ECI) today reviewed poll preparedness for the General Elections to the Assam Legislative Assembly 2021. The review meeting was chaired by the Chief Election Commissioner of India, Sh Sunil Arora, in the presence of Election Commissioners Sh Sushil Chandra and Sh Rajiv Kumar at Tezpur as also later at Guwahati. Commission met with Deputy Commissioners, Superintendents of Police and other senior officers of all districts going to polls in the first and second phase of elections, as also nodal officers of the Enforcement Agencies. Specific review of Covid arrangements was done with Chief Secretary Sh Jishnu Barua and also issues with DGP Assam Sh B Mohanta. Sr Deputy Election Commissioner and Incharge of State of Assam at ECI, Sh Dharmendra Sharma, Deputy Election Commissioner Sh Sudeep Jain along with Special General Observer Sh S. Srinivasan, Special Police Observer Sh Ashok Kumar and Special Expenditure Observer Smt Neena Nigam interacted with State officers. CEO, Assam Sh Nitin Khade, State Police Nodal Officer Sh Deepak Kedia, State Force Coordinator, CAPF Ms Sonal V Mishra, Divisional Commissioners of Upper and North Assam and DIGs of North-Eastern, Northern, Eastern, Central and Central-Western ranges participated in today’s review meeting held at Tezpur. Chief Election Commissioner Sh Sunil Arora directed all the officials to ensure that elections in the State of Assam are conducted in a peaceful, free and fair and safe manner with high voter turnout. Sh Arora reiterated that this time Special General and Police Observers have been associated with randomization of State and Central Armed Police Forces to jointly decide the election security plan. Shri Sushil Chandra, Election Commissioner urged to expedite seizures and asked the departments to establish money trail linkages specifically related to election expenditure. He directed the investigative agencies for better co-ordination and collaboration of data, in order to improve their searches and seizure operations during the election period. Shri Rajiv Kumar, Election Commissioner asked all the agencies to continue with their vigil efforts even after the 3-phased election is over in the state of Assam, as the adjoining state, West Bengal will still be having elections. The border check posts need to be functioning strictly, till the election results, in order to deter any illegal goods transfer /crossings across the state borders, he emphasised. Special General Observer S. Srinivasan apprised the Commission of the overall status of preparedness in the State, while Special Police Observer Sh Ashok Kumar gave an overview of security measures put in place to ensure smooth conduct of the elections. Special Expenditure Observer Neena Nigam apprised ECI of seizures worth Rs 80 crores made already (as against Rs 16 crores done in previous elections) due to concerted efforts of the Flying Squad Teams and SSTs working round the clock to ensure free and fair elections in the state. The ECI team today reviewed poll preparedness of Phase I districts at Tezpur while DCs and SPs of second phase districts joined the meeting virtually. DIGs and Divisional Commissioners also apprised the Commission of the activities undertaken as yet. The Commission also met with Nodal officers of Central and State Regulatory Agencies like Excise Department, Directorate of Revenue Intelligence, Income Tax, Enforcement Directorate, Narcotics Control Bureau, Railway and Airports authorities, Postal Department, Security agencies like CISF, Railway Police, SSB, State Level Bankers’ Committee etc to review in detail the strategy to curb misuse of money/drugs/liquor & freebies distribution during the election. During the meeting, presentations were made by the Deputy Commissioners and Superintendents of Police highlighting the status of poll preparedness in their respective districts. Status of distribution of EPICs, distribution of voter information slips, publishing of Criminal Antecedents by contesting candidates, provisions made at polling stations for voters above 80 years of age along with PwD voters, SVEEP activities being carried out to increase voter turnout, postal ballot status for absentee voters, cash seizures, drive against illicit liquor as also preparations put in place for COVID19 suspects, among others were elaborated upon. Issues relating to inter-district coordination, deployment of security forces, management plan for remotely located polling stations, communication plan for shadow areas, provisions for webcasting and monitoring, resolution of complaints received over voter helplines and cVIGIL app, availability of Assured Minimum Facilities (AMF) in auxillary Polling Stations, training of security forces, etc. were specifically reviewed. Assam is scheduled to go to polls in Three Phases with polls due on March 27, April 1 and April 6th 2021 for the 126 ACs across 33530 Polling Stations covering more than 2.33 crore electors.
  15. 1,235 downloads

    No. ECI/PN/25/2021/Communication Dated: 9th March, 2021 PRESS NOTE Sub:-General Election to the Legislative Assembly of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021-Allotment of Broadcast/ Telecast time to National/State Political Parties-reg. Considering the ongoing COVID-19 pandemic and enhanced relevance of non-contact based campaign, Election Commission of India, in consultation with Prasar Bharti Corporation has decided to double the broadcast/telecast time allotted to each National Party and recognized State Party of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal on Doordarshan and All India Radio during the ongoing General Election to the Legislative Assembly of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021. 2. A copy of the Commission’s Order No.437/TA-LA/1/2021/Communication, dated 9th March, 2021 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of Assam, Kerala, Puducherry, Tamil Nadu & West Bengal, 2021 is enclosed for the information of the general public.
  16. 455 downloads

    No. ECI/PN/23/2021 Dated: 4th March 2021 PRESS NOTE COVID-19 vaccination drive begins at ECI headquarters Election Commission of India today started COVID-19 vaccination drive for its officers and staff working at Nirvachan Sadan, Delhi. Former Chief Election Commissioner Shri. M.S. Gill, took the first shot of vaccine, to mark the beginning of the vaccination drive. Chief Election Commissioner of India Shri Sunil Arora and Election Commissioners Shri Sushil Chandra and Shri Rajiv Kumar will get vaccinated after all the officials and staff at Election Commission have benefitted from the vaccination programme. The Chief Election Commissioner, Shri Sunil Arora recently announced that all staff on poll duty for the upcoming assembly elections have been declared as ‘frontline workers’ and therefore will be vaccinated before assuming their election duties. He added that, the vaccination would encourage the poll duty officers to perform their duty without any COVID fear. Mr. Arora further said that the nationwide vaccination drive has made the situation more conducive for conducting elections. Special camp has also been setup at ECI with provision of doctors, ambulance etc. Under the special vaccination drive, lakhs of polling officials across five states and UT will take the vaccination shots before proceeding on election duty for the upcoming assembly elections.
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    No. ECI/PN/14/2021 Dated: 22nd February 2021 PRESS NOTE Central Police Forces are sent in Advance for Area Domination in concerned Poll Going States/UTs as a Standard Practice: ECI It has come to the notice of ECI that certain sections of media (e.g. Indian Express 22/2/2021, Hindustan Times 20/2/2021 etc. )have reported on Central Police Forces being sent specifically to State of West Bengal. ECI would however like to state the following: Central Police Forces (CPFs) are routinely sent to all the states and UTs where Lok Sabha/ Vidhan Sabha elections are to take place for advance area domination, especially in the critical and vulnerable sectors which are identified by meticulous advance reviews and concrete feedback from various sources including political parties and entities. This practice is going on some times in 1980s. During Lok Sabha elections 2019, Central forces were sent to all states and UTs and the same has been done in all state elections which have been taking place. In the instant case also the CPFs have been sent to all the four states namely Assam, Kerala, Tamil Nadu, West Bengal and one UT of Puducherry, where Assembly Elections are to take place. It may be of interest for the Media to know that these orders for CPF deployment were issued to the Chief Secretaries, the DGPs and the Chief Electoral Officers of all these five States/UT on the same day, i.e. 16 February 2021.
  18. 803 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).
  19. Communication

    PRESS NOTE

    2,136 downloads

    No. ECI/PN/19/2021 Dated: 27th February 2021 PRESS NOTE The Commission vide its press note dated 26th February, 2021, had announced the schedule of General Elections to Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal and Puducherry. With this announcement, the provisions of Model Code of Conduct has come into force with immediate effect, which includes total ban on the transfers/postings of all officers connected with conduct of elections. It has come to the notice of Commission that Govt. of Assam has, on 26th February 2021, ordered the transfer of 12 IPS and 6 APS officers. The Commission has therefore decided to keep the transfer/posting of these police officers in abeyance till further orders.
  20. Communication

    PRESS RELEASE

    1,232 downloads

    No. ECI/PN/15/2021 Dated: 22nd February 2021 PRESS NOTE Dr. Shamsheer Vayalil, Chairman & Managing Director, VPS Healthcare, based in UAE met CEC Shri Sunil Arora today, i.e., 22nd February, 2021 to press for an early resolution of extending the facility of Electronically Transmitted Postal Ballot System (ETPBS) to the Indian diaspora settled abroad. He was informed that the matter is under active and empathic consideration of ECI and that officers of EC are in touch with their counterparts in Ministry of Law & Justice and Ministry of External Affairs in order to find an early resolution to the issue.
  21. 260 downloads

    No. DC/PN/1/2021 Date : 18th February 2021 PRESS NOTE DELIMITATION COMMISSION HOLDS MEETING TO SEEK VIEWS ON DELIMITATION PROCESS OF UT OF JAMMU AND KASHMIR. Delimitation Commission comprising of Chairperson Retd. Justice Ranjana Prakash Desai, Ex-Officio Member Shri Sushil Chandra (Election Commissioner) and Ex-Officio Member, Shri K.K Sharma (State Election Commissioner, J&K) today held a meeting in New Delhi with the Associate Members from Union Territory of Jammu and Kashmir, for seeking their suggestion/views on the process of delimitation in respect of Union Territory of Jammu and Kashmir. Chairperson Justice Desai welcomed Associate Members namely Dr. Jitendra Singh MoS & MP and Shri Jugal Kishore Sharma, MP to the meeting. While Delimitation Commission had sent written intimation to all five Associated Members namely Dr Farooq Abdullah, Shri Mohammad Akbar Lone, Shri Hasnain Masoodi Shri Jugal Kishore Sharma and Dr. Jitendra Singh on 5th February 2021 itself, only two Members attended today's meeting. An overview on the process of delimitation based on the Jammu and Kashmir Reorganization Act, 2019 and Delimitation Act, 2002 was presented before the Members detailing various Sections of these Acts related to the delimitation exercise of Union Territory of Jammu and Kashmir. The two Associate Members appreciated Commission’s efforts and suggested that delimitation of Constituencies shall be as far as practicable, be for geographically compact areas and while delimiting them regard shall be given to physical features; existing boundaries of administrative units; facilities of communication and public convenience. They also suggested to give special attention to the difficult terrains while carrying out the delimitation exercise in the Union Territory of Jammu and Kashmir. Election Commissioner, Shri Sushil Chandra, welcomed their valuable inputs and expressed satisfaction of the Delimitation Commission on the suggestions and views of the Associate Members. The Members desired to put forward more suggestions in coming days.
  22. 1,014 downloads

    No. 491/Media Award/2020/Communication Dated: 23rd November, 2020 MEMORANDUM NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON VOTERS’ EDUCATION & AWARENESS-2020 Election Commission of India invited entries from Media Houses for the National Media Award for best campaign on Voters’ Education and Awareness during the year 2020 vide its memorandum dated 20th October, 2020. 2. Now, the Commission has decided to extend the last date of receiving of nominations and has fixed 10th December, 2020 as the extended last date. 3. The entries must reach on or before 10th December, 2020 at the following address: Shri Pramod Kumar Sharma, Secretary (Media & Communication) Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001. Email: media[.]election[.]eci[@]gmail[.]com Ph. No.: 011-23052057
  23. 131 downloads

    No. 491/Media Award/2020/Communication Dated: 20th October, 2020 MEMORANDUM NATIONAL MEDIA AWARD FOR BEST CAMPAIGN ON VOTERS’ EDUCATION & AWARENESS-2020 Election Commission of India invites entries from Media Houses for the National Media Award for best campaign on Voters’ Education and Awareness during the year 2020. There shall be four Awards, one each for Print media, Television (Electronic), Radio (Electronic) and Online (Internet)/Social media. 2. The awards are to recognize the outstanding contributions by Media Houses to promote electoral participation by creating awareness about accessible elections, educating people about the electoral process and raising awareness among the general public about the relevance and importance of voting and registration. 3. The award(s) will be in the form of a citation and plaque and will be presented on the National Voters’ Day (25th January 2021). Criteria The Jury will base their assessment on the following criteria: Quality of Voter awareness campaign Extent of coverage / quantity Evidence of impact on the public Any other relevant factor(s) CONDITIONS OF ENTRY Entries must have been published or broadcast/telecast during the relevant period. Print entries must include: 1. Summary of the work carried out during the relevant period which should include number of news items/articles total print area in sqcms 2. A PDF soft copy OR a link to a relevant web address OR a full size photocopy/print copy of the newspaper/articles; 3. Detail of any other activity like direct public engagement etc. 4. Any other information Broadcast Television (Electronic) and Radio (Electronic) entries must include: 1. A brief on the campaign/work carried out during the relevant period which should include Material (in a CD or DVD or Pen drive) with duration and frequency of broadcast/telecast and total time of such broadcast of each spot during the period Sum of the total broadcast time for all spots/news News features or programmes on Voter awareness in a CD or DVD or Pen drive or other digital media, along with duration, telecast/broadcast date and time and frequency 2. Any other activity like direct public engagement etc. 3. Any other information Online (Internet)/Social media entries must include: 1. Summary of the work carried out during the relevant period which should include number of posts/ blogs/ campaigns/ tweets/ articles etc. 2. A PDF soft copy of concerned articles OR a link to a relevant web address; 3. Detail of any other activity like direct public engagement etc. 4. Impact of online activity (details) 5. Any other information Important Entries submitted in a language other than English/Hindi will require an accompanying English translation. Entrants submitting broadcast material should be aware that Jury may use only the first ten minutes of features/programme. The Commission’s decision will be final and no correspondence will be entered into. The Commission reserves all the rights in this regard. Entries should carry the name, address, telephone and fax numbers and email of the Media House. Due date: Entries must reach before 20th November, 2020 at the following address: Shri Pawan Diwan, Under Secretary (Communication) Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi 110001. Email: media[.]election[.]eci[@]gmail[.]com pawandiwan[@]eci[.]gov[.]in Ph. No.: 011-23052133

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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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