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  1. 2,444 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 expenses applicable to candidates at elections to Lok Sabha and Legislative Assemblies. This may be brought to the notice of all District Election Officers, Returning Officers and other election authorities concerned and also to the State Units of recognized political parties and all registered unrecognized political parties based in your State/Union territory, for their information. Kindly acknowledge receipt.
  2. 397 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, the ink is to be marked on any finger on his left hand, and if he does not have any finger on his left hand, the ink is to be marked on his right forefinger. Hence, concerned authorities shall be instructed not to use the Indelible Ink on any finger on left hand of any persons. Ministry may standardise the mark and the location on the body where the mark has to be applied so that it does not come in the way of conduct of elections anywhere in the country. The authorities concerned shall be instructed to maintain the record of the persons to whom Indelible Ink is applied. The authorities shall also be instructed to ensure that the Indelible Ink shall not be used for any other purpose. Commission would like bring to the notice of entities be they be Ministries/ Departments in GOI / any PSUs in the Central / State sector / Govts of user States / Govts of UTs that indelible ink mark is normally expected to last for 3 days when applied on the skin but lasts for a few weeks on the fingernail till the nail grows out.
  3. 169 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 manner of transmitting postal ballot papers electronically for transmission of postal ballots for service voters at the current General Election to the State Legislative Assembly of NCT of Delhi. You are requested to forward copy of the Direction 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. Kindly acknowledge receipt. Yours faithfully, (Abhishek Tiwari) Under Secretary -------------------------------- ELECTION COMMISSION OF INDIA Nirvachan Sadan, Ashoka Road, New Delhi-110001 No. 52/2020/SDR/Vol.I Dated: 13th January, 2020 DIRECTION In terms of the provisions of the Second Proviso to sub-rule(l) of Rule 23 of the Conduct of Elections Rules, 1961, the Commission hereby lays down the following manner for transmission of postal ballot papers by electronic means to the service voters and counting of the postal ballots received back from service voters: - 1. Documents to be transmitted - The Returning Officer shall transmit the following documents electronically: (a) Postal Ballot Paper, (b) Form 13-A-Declaration by Elector, (c) Label for Form 13-B- Cover A (Inner Envelope), (d) Label for Form l3-C-Cover B (Outer Envelope), (e) Form l3-D- Instructions for the Guidance of Elector. 2. Mode of transmission- After the Central Administration Officer (C- Admin) activates the RO operations regarding release of postal ballot paper electronically, the Returning Officer shall be able to log into the system and perform the following activities. a. Enter/view the data for the election of his constituency as per the election schedule (i.e. description of the election, state code of constituency, type of constituency (AC or PC), number of constituency, name of constituency, date of the election and RO address for mailing/dispatching back the marked Postal b. Enter/view the download window (i.e. start date and time and end date and time) for Postal Ballot c. Load template of the Postal Ballot Paper specific to his constituency d. View and approve the sample Postal Ballot generated by the system
  4. 211 downloads

    No. 576/3/EVM/2020/SDR-Vol.I Dated: 14th January,2020 To, The Chief Electoral Officer NCT of Delhi Subject: -General Election to the Legislative Assembly of NCT of Delhi- Use of Electronic Voting Machines and VVPAT. Sir, I am directed to enclose herewith the Commission’s Direction dated 14thJanuary, 2020, regarding use of Electronic Voting Machines and VVPAT at the current General Election to the Legislative Assembly of NCT of Delhi. The Direction may be published in the Official Gazette of NCT of Delhi immediately. 2. I am further directed to invite your attention to the Rules 49A, 49B, 49P and 49T(2) of the Conduct of Elections Rules, 1961, relating to the designs of voting machines, form and language(s) of the ballot paper on the balloting unit, design and language of tendered ballot paper and the manner of sealing of voting machines after the poll. The related instruction in this regard contained in the Chapter on‘Postal Ballot Papers and Ballot Papers for Voting Machines’, in Returning Officers’ Handbook, 2019edition may kindly be followed. Attention is also invited to the instructions regarding use of VVPAT system and sealing of the paper slip after counting is completed. 3 The above mentioned instructions may be brought to the notice of the Returning Officers of the Constituencies concerned for their information and compliance. 4. The aforesaid decision of the Commission may also be given wide publicity. 5. As regards counting of votes, your attention is invited to the provisions of Rules 50 to 54A, 60 to 66A and 55C to 57C of the Conduct of Elections Rules, 1961, and also the Commission’s detailed directions and instructions relating to counting of votes as contained in the Returning Officers’ Handbook, 2019 and the other supplementary instructions issued on the subject, from time to time. The Returning Officers should be instructed to follow the said directions and instructions scrupulously. 6. Kindly acknowledge receipt and confirm action taken. Yours faithfully, (Abhishek Tiwari) Under Secretary --------------------------- To be published in the Official Gazette of State Government of NCT of Delhi ELECTION COMMISSION OF INDIA Nirvachan Sadan, Ashoka Road, New Delhi – 110001 Dated: 14thJanuary, 2020 DIRECTION No.576/3/EVM/2020/SDR-Vol.I:- Whereas, Section 61A of the Representation of the People Act, 1951, provides that the giving and recording of votes by Voting Machines in such manner as may be prescribed, may be adopted in such constituency or constituencies as the Election Commission of India may, having regard to the circumstances of each case, specify; and 2. Whereas, as per the proviso to Rule 49A of the Conduct of Elections Rules, 1961, a Printer with a drop box of such design, as may be approved by the Election Commission of India, may also be attached to voting machine for printing a paper trail of the vote, in such constituency or constituencies or parts thereof as the Election Commission of India may direct; and 3. Whereas, the Commission has considered the circumstances in all the Constituencies for the General Election to the Legislative Assembly of NCT of Delhi announced by the Commission’s Press Note No. ECI/PN/4/2020 dated 6th January, 2020 ,and is satisfied that sufficient number of Electronic Voting Machines and Printers for printing Paper Trail [Voter Verifiable Paper Audit Trail(VVPAT)] are available for taking the poll in all the Assembly Constituencies of NCT of Delhi, the polling personnel are well trained in efficient handling of the Electronic Voting Machines and Printers for Paper Trail (hereafter referred to as ‘VVPAT Printers’) and the electors are also fully conversant with the operation of the Electronic Voting Machines and the VVPAT Printers; 4. Now, therefore, the Election Commission of India, in exercise of its powers under the said Section 61A of the Representation of the People Act, 1951, and Rule 49A of the Conduct of Elections Rules, 1961, hereby specifies all the Assembly Constituencies of NCT of Delhi for the general election to the Legislative Assembly notified on 14-01-2020 as theconstituencies in which the votes,shall be given and recorded by means of Electronic Voting Machines and VVPAT printers in the manner prescribed, under the Conduct of Elections Rules, 1961, and the supplementary instructions issued by the Commission from time to time on the subject. 5. The Commission also hereby approves the design of the Electronic Voting Machine and the Printer with the drop box (the VVPAT Printers) as developed by the Bharat Electronics Ltd., Bangalore and Electronics Corporation of India Ltd., Hyderabad, which shall be attached to the said machines, to be used for the giving and recording of votes in all the Constituencies. By Order, (N.T.BHUTIA) Secretary
  5. 760 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 present in their polling station on the day of poll. This category would also include senior citizens of 80 plus age and those belonging to the category of physically disabled (PWD). (2) The Commission has notified the officials of (i) Delhi Metro Rail Corporation, (ii) Northern Railway (Passenger and Freight) Services and (iii) Media persons to whom authority letters have been issued with the approval of the Commission as absentee voters on the category of essential service for the purpose of the facility of postal ballot voting. Accordingly, the officials of these categories who are enrolled in the electoral roll in Delhi and who would be certified to be on duty on the day of poll (08-2-2020), and on account of theirsuch official duties,will not be able to be present in the polling station for voting on that day, will be eligible for voting through postal ballot as absentee voters in the essential service category. (3) Absentee Voter wishing to vote by postal ballot has to make application to the Returning Officer in Form-12D giving all requisite particulars. In the case of those Absentee Voters belonging to the category of essential services, their application is required to be verified by the Nodal officer appointed by the organisation concerned. Such application seeking postal ballot facility should reach the RO within five days following the date of notification of the election concerned.

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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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