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Found 5 results

  1. 185 downloads

    No.3/4/2020/SDR/Vol.II Dated: 21st October, 2020 To, The Chief Electoral Officers all States and Union Territories. Sub: Conduct of Elections (Amendment) Rules, 2020 – Amendment of Rule 90 of Conduct of Elections Rules, 1961 – Increase in maximum limit of election expenses – regarding. Sir/Madam, I am directed to send herewith a copy of the Ministry of Law and Justice, Legislative Department’s, Notification S.O. 3667(E) dated 19th October, 2020, amending Rule 90 of Conduct of Elections Rules, 1961 thereby increasing the upper limit of election
  2. 321 downloads

    Due to extraordinary circumstances because of COVID-19 pandemic, the Commission has reviewed its decision suo-moto and it is decided to allow usage of Indelible Ink on persons for stamping for home quarantine by health authorities with the following conditions: As per the provisions of Rule 49K of the Conduct of Elections Rules,1961, the left forefinger of electors is required to be marked with indelible ink at the polling stations before the elector is allowed to vote. Sub rule (4) of the said Rule 49K provides that in cases where the elector does not have fore finger on the left hand,
  3. 146 downloads

    No. 52/2020/SDR-Vol.I Dated: 13th January,2020 To, The Chief Electoral Officer NCT of Delhi Sub: - General Election to the Legislative Assembly of NCT of Delhi- 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 13thJanuary, 2020 issued by the Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the ma
  4. 192 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 in
  5. 213 downloads

    Voting through postal ballot by Absentee Voters on Essential Service (AVES) By the Conduct of Elections (Amendment) Rules, 2019, ‘Absentee Voters’ have been given the facility of voting through postal ballot paper. Provisions made by the amendments (1) `Absentee Voter’ has been defined in clause (a) of Rule-27A of CE Rules, 1961 as a person belonging to the class of persons notified by the Commission in terms of clause (c) of Section-60 of RP Act, 51 comprising persons employed in essential services who, on account of the compulsion of their duties, are not able to be

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. 

Voter Helpline App

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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