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  1. 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.
  2. 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.
  3. 3,111 downloads

    No. 52/2021/SDR/VOL.I Dated: 2nd February, 2021 To, The Chief Electoral Officer of all States & Union Territories Subject: Guidelines for voting through postal ballot by Absentee Voters in the category of Senior citizens, PwDs and Covit-19 suspect or affected persons -regarding. Ref.:- (i) Letter No. 52/2020/SDR/Vol.I dated 17.09.2020 and (ii) Letter No. 52/2020/SDR/vol.I dated 03.10.2020 Sir/Madam, I am directed to refer to the Commission’s letters mentioned above and to forward herewith the revised guidelines for voting through postal ballot by absentee voters in the category of senior citizens (above 80 years of age), persons with disability flagged in the electoral roll and Covid-19 suspect or affected persons, for compliance in all future elections. 2. 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.
  4. 415 downloads

    No. ECI/PN/10/2021 Dated: 11th February, 2021 PRESS NOTE Subject: Biennial election to the Legislative Councils of Andhra Pradesh and Telangana from Graduates’ and Teachers’ Constituencies-reg. The term of office of 02 members of the Andhra Pradesh Legislative Council from Teachers’ Constituencies and 02 members of the Telangana Legislative Council from Graduates’ Constituencies is expiring on 29thMarch, 2021due to the retirement of the sitting members as detailed below: - Andhra Pradesh Sl. No. Name of Constituency Name of the Member Date of retirement 1 East-West Godavari Teachers’ Ramu Surya Rao (R.S.R. Master) 29.03.2021 2 Krishna-Guntur Teachers’ A. S. Ramakrishna Telangana 1 Mahabubnagar-Ranga Reddy-Hyderabad Graduates’ Ramachandra Rao N 29.03.2021 2 Warangal-Khammam-Nalgonda Graduates’ Dr. Palla Rajeshwar Reddy 2. The Commission has now decided that above mentioned biennial election to the Andhra Pradesh State Legislative Council from Teachers’ Constituencies and Telangana State Legislative Council from Graduates’ Constituencies, be held in accordance with the following programme: - Issue of Notification 16th February, 2021 (Tuesday) Last date of making nominations 23rd February, 2021 (Tuesday) Scrutiny of nominations 24th February, 2021 (Wednesday) Last date for withdrawal of candidature 26th February, 2021 (Friday) Date of Poll 14thMarch, 2021 (Sunday) Hours of Poll 08:00 am to 04:00 pm Counting of votes 17th March, 2021 (Wednesday) Date before which election shall be completed 22ndMarch, 2021 (Monday) 3. The Model Code of Conduct concerning these elections will come into force with immediate effect in the concerned Constituencies. Please see the details on Commission’s website under the link: https://eci.gov.in/files/file/4070-biennial-bye-elections-to-the-legislative-councils-from-council-constituencies-by-graduates%E2%80%99-and-teachers%E2%80%99-and-local-authorities%E2%80%99-constituencies-%E2%80%93-mcc-instructions-%E2%80%93-regarding/ 4. Broad Guidelines to be followed during entire election processes 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: (a) Thermal Scanning of all persons shall be carried out: (b) 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. As far as practicable, large halls shall be identified and utilized to ensure social distancing norms. Adequate number of vehicles shall be mobilized for movement of polling personnel, security personnel to ensure compliance of COVID-19 guidelines. 5. For broad guidelines to be followed strictly in conduct of election during COVID-19, please refer to the guidelines available on Commission’s website under link:- https://eci.gov.in/files/file/12167-broad-guidelines-for-conduct-of-general-electionbye-election-during-covid-19/.
  5. 108 downloads

    No. ECI/PN/12/2021 Dated: 18th February, 2021 PRESS NOTE Sub:- Bye Election to the Andhra Pradesh Legislative Council by the members of Legislative Assembly (MLAs) – reg. There is one casual vacancy in the Andhra Pradesh Legislative Council by the members of Legislative Assembly. The details of the vacancy are as follows: Name of Member Nature of election Cause of vacancy Term up to Challa Ramakrishna Reddy By MLAs Death on 01.01.2021 29.03.2023 2. The Commission has decided to hold a bye-election to the Andhra Pradesh Legislative Council by the members of the Legislative Assembly to fill the above mentioned vacancy as per the following schedule: - S. No. Events Dates 1. Issue of Notification 25th February, 2021 (Thursday) 2. Last Date of making nominations 04th March, 2021 (Thursday) 3. Scrutiny of nominations 05th March, 2021 (Friday) 4. Last date for withdrawal of candidatures 08th March, 2021 (Monday) 5. Date of Poll 15th March, 2021 (Monday) 6. Hours of Poll 09:00 am to 04:00 pm 7. Counting of Votes 15th March, 2021 (Monday) at 05:00 pm 8. Date before which election shall be completed 18th March, 2021 (Thursday) 3. Broad Guidelines to be followed during entire election process for all persons: - I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out (b) Sanitizer shall be made available at all locations III. 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, Andhra Pradesh 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 election.
  6. 124 downloads

    No. ECI/PN/13/2021 Dated: 18th February, 2021 PRESS NOTE Sub:- Bye Election to the Karnataka Legislative Council by the members of Legislative Assembly (MLAs) – reg. There is one casual vacancy in the Karnataka Legislative Council by the members of Legislative Assembly. The details of the vacancy are as follows: Name of Member Nature of election Cause of vacancy Term up to S. L. Dharmegowda By MLAs Death on 28.12.2020 17.06.2024 2. The Commission has decided to hold a bye-election to the Karnataka Legislative Council by the members of the Legislative Assembly to fill the above mentioned vacancy as per the following schedule: S. No. Events Dates 1. Issue of Notification 25th February, 2021 (Thursday) 2. Last Date of making nominations 04th March, 2021 (Thursday) 3. Scrutiny of nominations 05th March, 2021 (Friday) 4. Last date for withdrawal of candidatures 08th March, 2021 (Monday) 5. Date of Poll 15th March, 2021 (Monday) 6. Hours of Poll 09:00 am to 04:00 pm 7. Counting of Votes 15th March, 2021 (Monday) at 05:00 pm 8. Date before which election shall be completed 18th March, 2021 (Thursday) 3. Broad Guidelines to be followed during entire election process for all persons: - I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out (b) Sanitizer shall be made available at all locations III. 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, Karnataka 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 election.
  7. 445 downloads

    No. ECI/PN/90/2020 Dated: 19th November, 2020 PRESS NOTE Subject: Bye Election to the Council of States from Bihar -reg. There is one casual vacancy in the Council of States from Bihar as per following details: - State Name of Members Reason Date of vacancy Term Up to Bihar Shri Ram Vilas Paswan Death 08.10.2020 02.04.2024 2. The Commission has decided to hold bye-election to the Council of States from Bihar to fill up the above said vacancy in accordance with the following schedule: - S. No Events Dates 1 Issue of Notifications 26th November, 2020 (Thursday) 2 Last date of making nominations 03rd December, 2020 (Thursday) 3 Scrutiny of nominations 04th December, 2020 (Friday) 4 Last date for withdrawal of candidatures 07th December, 2020 (Monday) 5 Date of Poll 14th December, 2020 (Monday) 6 Hours of Poll 09:00 am-04:00 pm 7 Counting of Votes 14th December, 2020 (Monday) at 05:00 pm 8 Date before which election shall be completed 16th December, 2020 (Wednesday) 3. Broad Guidelines to be followed during entire election process for all persons:- I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out: (b) Sanitizer shall be made available at all locations III. 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, Bihar 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 election. 5. Further, the Commission has also appointed the Chief Electoral Officer, Bihar as Observer for this election.
  8. 415 downloads

    No. ECI/PN/09/2021 Dated: 04th February, 2021 PRESS NOTE Subject: Bye Elections to the Council of States from Gujarat -reg. There are two casual vacancies in the Council of States from Gujarat. The details of the vacancies are as follows: - Sl. No. Name of Members Reason Date of vacancy Term Up to 1. Shri Patel Ahmed Mohammad Death 25.11.2020 18.08.2023 2. Shri Abhay Ganpatray Bhardwaj Death 01.12.2020 21.06.2026 2. The Commission has decided to hold two separate bye-elections to the Council of States from Gujarat to fill up the above mentioned vacancies as per the following common schedule: - S. No Events Dates 1 Issue of Notifications 11th February, 2021 (Thursday) 2 Last date of making nominations 18th February, 2021 (Thursday) 3 Scrutiny of nominations 19th February, 2021 (Friday) 4 Last date for withdrawal of candidatures 22nd February, 2021 (Monday) 5 Date of Poll 01st March, 2021 (Monday) 6 Hours of Poll 09:00 am-04:00 pm 7 Counting of Votes 01st March, 2021 (Monday) at 05:00 pm 8 Date before which election shall be completed 03rd March, 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, Gujarat 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 elections. 5. Further, the Commission has also appointed the Chief Electoral Officer, Gujarat as Observer for the said elections.
  9. Biennial Election Division

    Bye Election to the Council of States from Assam -reg.

    181 downloads

    No. ECI/PN/08/2021 Dated: 04th February, 2021 PRESS NOTE Subject: Bye Election to the Council of States from Assam -reg. There is one casual vacancy in the Council of States from Assam as per following details: - State Name of Members Reason Date of vacancy Term Up to Assam Shri Biswajit Daimary Resignation 21.11.2020 09.04.2026 2. The Commission has decided to hold bye-election to the Council of States from Assam to fill up the above said vacancy in accordance with the following schedule: - S. No Events Dates 1 Issue of Notifications 11th February, 2021 (Thursday) 2 Last date of making nominations 18th February, 2021 (Thursday) 3 Scrutiny of nominations 19th February, 2021 (Friday) 4 Last date for withdrawal of candidatures 22nd February, 2021 (Monday) 5 Date of Poll 01st March, 2021 (Monday) 6 Hours of Poll 09:00 am-04:00 pm 7 Counting of Votes 01st March, 2021 (Monday) at 05:00 pm 8 Date before which election shall be completed 03rd March, 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, Assam 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 election. 5. Further, the Commission has also appointed the Chief Electoral Officer, Assam as Observer for this election.
  10. 219 downloads

    No. ECI/PN/89/2020 Dated: 17th November, 2020 PRESS NOTE Announcement of date of poll and counting of votes for deferred bye-election to the Dhule-cum Nandurbar Local Authorities’ Constituency of Maharashtra. The Election Commission of India, vide Press Note No. ECI/PN/29/2020, dated 04.03.2020 announced bye-election to the Maharashtra Legislative Council from Dhule-cum-Nandurbar Local Authorities’ constituency to fill the vacancy caused due to resignation of the sitting member Shri Amrishbhai Rasiklal Patel, which was notified vide Notification No.100/MT-LC/02/2020-LAC, dated 05.03.2020. After the last date of withdrawal on 16.03.2020, the list of contesting candidates in Form 7B was published with 02 candidates in fray. The election was to be conducted on 30.03.2020 (Monday) and the date before which election was to be completed as earlier announced by the Commission was 01.04.2020 (Wednesday) as per the notification dated 05.03.2020. 2. Considering the unforeseen situation of public health emergency due to COVID-19 and the guidelines & orders passed under the Disaster Management Act, 2005 by the competent authority, the Election Commission, under Article 324 of Constitution of India read with Section 153 of the Representation of the People Act, 1951, vide its Notification dated 24.03.2020 extended the period of election by 60 days, which was further extended by 45 days and to a later date vide Notification dated 22.05.2020 and 06.07.2020 respectively. 3. It was also specified that the list of activities already carried out under the Notification dated 05.03.2020 was to remain valid for the purpose of remaining activities as was prescribed under the said notification. 4. The Commission, having considered the inputs received from the Chief Electoral Officer, Maharashtra has now decided that above mentioned bye-election to the Dhule-cum-Nandurbar Local Authorities’ Constituency of Maharashtra be held in accordance with the following programme:- Events Date Date of Poll 01st December, 2020 (Tuesday) Hours of Poll 08:00 am to 05:00 pm Counting of Votes 03rd December, 2020 (Thursday) Date before which election shall be completed 07th December, 2020 (Monday) 5. The Model Code of Conduct concerning this election will come into force with immediate effect in the constituency. Please see the details in Commission’s website under the link: https://eci.gov.in/files/file/4070-biennial-bye-elections-to-the-legislative-councils-from-council-constituencies-by-graduates%E2%80%99-and-teachers%E2%80%99-and-local-authorities%E2%80%99-constituencies-%E2%80%93-mcc-instructions-%E2%80%93-regarding/ 6. Broad Guidelines to be followed during entire election processes for all persons:- I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out (b) Sanitizers shall be made available at all locations III. Social distancing shall be maintained as per the extant COVID-19 guidelines of the State Govt. and Ministry of Home Affairs. IV. As far as practicable, large halls should be identified and utilized to ensure social distancing norms. V. Adequate number of vehicles shall be mobilized for movement of polling personnel, security personnel to ensure compliance of COVID-19 guidelines. 7. For broad guidelines to be followed strictly during the conduct of election during Covid-19, please refer to the guidelines available on Commission’s website under link:- https://eci.gov.in/files/file/12167-broad-guidelines-for-conduct-of-general-electionbye-election-during-covid-19/
  11. 883 downloads

    This photo book encapsulates the challenging journey of conducting elections amidst a pandemic. The Commission successfully conducted several elections in the country, beginning with the Biennial Election to the Rajya Sabha. This was followed by Legislative Assembly Elections in Bihar, one of the biggest such exercises throughout the world during the pandemic. Bye-Elections were also conducted for 60 assembly constituencies.
  12. 116 downloads

    No. ECI/PN/01/2021 Dated: 06th January, 2021 PRESS NOTE Sub:- Bye Election to the Andhra Pradesh Legislative Council by the members of Legislative Assembly (MLAs) – reg. There is one casual vacancy in the Andhra Pradesh Legislative Council by the members of Legislative Assembly. The details of the vacancy are as follows: Name of Member Nature of election Cause of vacancy Term up to Smt. Pothula Sunitha By MLAs Resignation on 01.11.2020 29.03.2023 2. The Commission, has decided to hold a bye-election to the Andhra Pradesh Legislative Council by the members of the Legislative Assembly to fill the above mentioned vacancy as per the following schedule: - S.No. Events Dates 1. Issue of Notifications 11th January, 2021 (Monday) 2. Last Date of making nominations 18th January, 2021 (Monday) 3. Scrutiny of nominations 19th January, 2021 (Tuesday) 4. Last date for withdrawal of candidatures 21st January, 2021 (Thursday) 5. Date of Poll 28th January, 2021 (Thursday) 6. Hours of Poll 09:00 am to 04:00 pm 7. Counting of Votes 28th January, 2021 (Thursday) at 05:00 pm 8. Date before which election shall be completed 01st February, 2021 (Monday) 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, Andhra Pradesh 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 election.
  13. 390 downloads

    No. ECI/PN/03/2021 Dated: 06th January, 2021 PRESS NOTE Sub:- Biennial Election to the Uttar Pradesh Legislative Council by the members of Legislative Assembly (MLAs) – reg. The term of 12 members of Uttar Pradesh Legislative Council elected by the members of Legislative Assembly (MLAs) is expiring on 30.01.2021. Details are given as under: - S. No Name of Member Date of Retirement 1. Dr. Dinesh Sharma 30.01.2021 2. Ahmad Hasan 3. Ashu Malik 4. Dharm Veer Singh Ashok 5. Nasimuddin Siddiqui (Vacant due to disqualification w.e.f 22.02.2018 vide order dated 21.07.2020 issued by The Chairman of Uttar Pradesh Legislative Council) 6. Pradeep Kumar Jatav 7. Ramesh Yadav 8. Ramjatan 9. Laxman Prasad Acharya 10. Virendra Singh 11. Swatantra Dev 12. Sahab Singh Saini 2. The Commission has decided to conduct above mentioned biennial election to the Uttar Pradesh Legislative Council by members of Legislative Assembly in accordance with the following programme:- S. No. Events Dates 1. Issue of Notification 11th January, 2021 (Monday) 2. Last Date of making nominations 18th January, 2021 (Monday) 3. Scrutiny of nominations 19th January, 2021 (Tuesday) 4. Last date for withdrawal of candidatures 21st January, 2021 (Thursday) 5. Date of Poll 28th January, 2021 (Thursday) 6. Hours of Poll 09:00 am to 04:00 pm 7. Counting of Votes 28th January, 2021 (Thursday) at 05:00 pm 8. Date before which election shall be completed 29th January, 2021 (Friday) 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, Uttar Pradesh 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 election.
  14. 465 downloads

    No. 4/2020/SDR/Vol-I Dated:- 21stOctober, 2020 To, The President/General Secretary of the recognized National/State Political Parties Subject:- Campaign during the period of pandemic COVID-19 – regarding. Sir/Madam, On 9th October, 2020, Election Commission vide its Advisory (copy enclosed) had sought the cooperation of all political parties to follow instructions related to pandemic COVID-19 at all stages, especially wherever public interface in physical form is involved. Observance of the preventive measures including wearing mask, use of sanitizer, observance of social distancing is a duty cast upon all the stakeholders in the larger interest of public health. At para 4 of the aforementioned communication, it was specifically mentioned: “As representatives of public, this onerous responsibility rests with the political parties to ensure that they not only cooperate with the district machineries in following the due norms of public health safety as prescribed, but also instill a sense of discipline for civic behavior in their cadre while doing ground management during campaign times. It is requested that you may like to issue advisory to all your field representatives to demonstrate utmost vigil and care to abide by all the extant instructions in large interest of public health and avoid any penal action for breaching the provisions.” Earlier, in its broad guidelines dated 21st August, 2020, the Commission also stated that non-compliance of instructions during the period of public interface will attract actions as per provisions of Sections 51 to 60 of the Disaster Management Act, 2005 besides invocation of the Section 188 of IPC and other legal provisions, as also specified in Order No.40-3/2020-DM-I(A) dated 29th July, 2020 of Ministry of Home Affairs. Instances of such public meetings have come to notice of the Commission, where large number of crowds have assembled in utter violation of social distancing and the political leaders/campaigners are addressing the gathering without wearing masks in complete disregard of the guidelines/instructions issued by Election Commission. By doing so, the political parties and candidates are not only flouting the guidelines of the Commission with impunity,but exposing themselves as well as the public attending the rallies/meetings to the danger of infection during the pandemic. It does not need to be reiterated that during elections political parties/entities are the most important stakeholders in the electoral process and duty bound to observe the norms determined by the Commission for electioneering. The Commission has taken a serious view of the laxity on the part of political parties and candidates, on the ground, in terms of maintaining crowd discipline, and hereby reiterates and further advises them to demonstrate utmost vigil and care during electioneering. CEOs and the District Machinery would be expected by the Commission to invoke appropriate and relevant penal provisions against the candidates concerned as well as the organizers responsible for such violations. Separate instructions for strict compliance of guidelines are being issued to Chief Electoral Officers and State Governments of poll going states. The Commission seeks fullest cooperation from you so that our district election machinery ensures that all the preventive measures are adhering to by all the participants including organizers.
  15. 435 downloads

    No. ECI/PN/85/2020 Dated: 02nd November, 2020 PRESS NOTE Subject: Biennial election to the Maharashtra Legislative Council from 03 Graduates’ and 02 Teachers’ Constituencies. The term of office of 05 members of the Maharashtra Legislative Council from Graduates’ and Teachers’ Constituencies has expired on 19th July, 2020, due to the retirement of the sitting members as detailed below:- Maharashtra Sl. No. Name of Constituency Name of the Member Date of retirement Aurangabad Division Graduates’ Chavan Satish Bhanudasrao 19.07.2020 2. Pune Division Graduates’ Chandrakant (Dada) Bachhu Patil* {*Elected in Maharashtra Legislative Assembly on 24.10.2019(A/N)} 3. Nagpur Division Graduates’ Anil Madhukar Sole 4. Amravati Division Teachers’ Shrikant Deshpande 5. Pune Division Teachers’ Dattatraya Achyutrao Sawant 2. Considering the unforeseen situation of public health emergency due to COVID-19 and the guidelines & orders passed under the Disaster Management Act, 2005 by the competent authority, the Election Commission, on 16.07.2020 passed an Order under Article 324 of Constitution of India read with section 16 of the Representation of the People Act, 1951, and directed that the process of election to the abovementioned seats be initiated at a later date after reviewing the prevailing situation. 3. The Commission, having considered the inputs received from CEO, Maharashtra has now decided that above mentioned biennial election to the Maharashtra State Legislative Council from Graduates’ and Teachers’ Constituencies, be held in accordance with the following programme:- 1. Issue of Notification 05th November, 2020 (Thursday) 2. Last date of making nominations 12th November, 2020 (Thursday) 3. Scrutiny of nominations 13th November, 2020 (Friday) 4. Last date for withdrawal of candidature 17th November, 2020 (Tuesday) 5. Date of Poll 01st December, 2020 (Tuesday) 6. Hours of Poll 08:00 am to 05:00 pm 7. Counting of votes 03rd December, 2020 (Thursday) 8. Date before which election shall be completed 07th December, 2020 (Monday) 4 The Model Code of Conduct concerning these elections will come into force with immediate effect in the concerned Constituencies. Please see the details on Commission’s website under the link: https://eci.gov.in/files/file/4070-biennial-bye-elections-to-the-legislative-councils-from-council-constituencies-by-graduates%E2%80%99-and-teachers%E2%80%99-and-local-authorities%E2%80%99-constituencies-%E2%80%93-mcc-instructions-%E2%80%93-regarding/ 5. Broad Guidelines to be followed during entire election processes for all persons:- I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out: (b) Sanitizer shall be made available at all locations III. Social distancing shall be maintained as per the extant COVID-19 guidelines of the State Govt. and Ministry of Home Affairs. IV. As far as practicable, large halls should be identified and utilized to ensure social distancing norms. V. Adequate number of vehicles shall be mobilized for movement of polling personnel, security personnel to ensure compliance of COVID-19 guidelines. 6. For broad guidelines to be followed strictly in conduct of election during COVID-19, please refer to the guidelines available on Commission’s website under link:- https://eci.gov.in/files/file/12167-broad-guidelines-for-conduct-of-general-electionbye-election-during-covid-19/.
  16. 313 downloads

    No. ECI/PN/ 84/2020 Dated: 02nd November, 2020 PRESS NOTE Subject: Biennial election to the Uttar Pradesh Legislative Council from 05 Graduates’ and 06 Teachers’ Constituencies. The term of office of 11 members of the Uttar Pradesh Legislative Council from Graduates’ and Teachers’ Constituencies has expired on 06th May, 2020, due to the retirement of the sitting members as detailed below:- Uttar Pradesh Sl. No. Name of Constituency Name of the Member Date of retirement Lucknow Division Graduates’ Kanti Singh 06.05.2020 2. Varanasi Division Graduates’ Kedar Nath Singh 3. Agra Division Graduates’ Dr. Aseem Yadav 4. Meerut Division Graduates’ Hem Singh Pundir, Shikshak Neta 5. Allahabad-Jhansi Division Graduates’ Dr. Yagya Dutt Sharma 6. Lucknow Division Teachers’ Umesh Dwivedi 7. Varanasi Division Teachers’ Chet Narayan Singh 8. Agra Division Teachers’ Jagveer Kishore Jain 9. Meerut Division Teachers’ Omprakash Sharma Neta, Shikshak Dal 10. Bareilly-Moradabad Division Teachers’ Sanjay Kumar Mishra 11. Gorakhpur-Faizabad Division Teachers’ Dhruv Kumar Tripathi 2. Considering the unforeseen situation of public health emergency due to COVID-19 and the guidelines & orders passed under the Disaster Management Act, 2005 by the competent authority, the Election Commission, on 03.04.2020 passed an Order under Article 324 of Constitution of India read with section 16 of the Representation of the People Act, 1951, and directed that the process of election to the abovementioned seats be initiated at a later date after reviewing the prevailing situation. 3. The Commission, having considered the inputs received from CEO, Uttar Pradesh has now decided that above mentioned biennial election to the Uttar Pradesh State Legislative Council from Graduates’ and Teachers’ Constituencies, be held in accordance with the following programme:- 1. Issue of Notification 05th November, 2020 (Thursday) 2. Last date of making nominations 12th November, 2020 (Thursday) 3. Scrutiny of nominations 13th November, 2020 (Friday) 4. Last date for withdrawal of candidature 17th November, 2020 (Tuesday) 5. Date of Poll 01st December, 2020 (Tuesday) 6. Hours of Poll 08:00 am to 05:00 pm 7. Counting of votes 03rd December, 2020 (Thursday) 8. Date before which election shall be completed 07th December, 2020 (Monday) 4. The Model Code of Conduct concerning these elections will come into force with immediate effect in the concerned Constituencies. Please see the details on Commission’s website under the link: https://eci.gov.in/files/file/4070-biennial-bye-elections-to-the-legislative-councils-from-council-constituencies-by-graduates%E2%80%99-and-teachers%E2%80%99-and-local-authorities%E2%80%99-constituencies-%E2%80%93-mcc-instructions-%E2%80%93-regarding/ 5. Broad Guidelines to be followed during entire election processes for all persons:- I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out: (b) Sanitizer shall be made available at all locations III. Social distancing shall be maintained as per the extant COVID-19 guidelines of the State Govt. and Ministry of Home Affairs. IV. As far as practicable, large halls should be identified and utilized to ensure social distancing norms. V. Adequate number of vehicles shall be mobilized for movement of polling personnel, security personnel to ensure compliance of COVID-19 guidelines. 6. For broad guidelines to be followed strictly in conduct of election during COVID-19, please refer to the guidelines available on Commission’s website under link:- https://eci.gov.in/files/file/12167-broad-guidelines-for-conduct-of-general-electionbye-election-during-covid-19/.
  17. 209 downloads

    No. ECI/PN/86 /2020 Dated: 02nd November, 2020 PRESS NOTE Subject: Bye Election to the Council of States from Karnataka -reg. There is one casual vacancy in the Council of States from Karnataka as per following details: - State Name of Members Reason Date of vacancy Term Up to Karnataka Shri Ashok Gasti Death 17.09.2020 25.06.2026 2. The Commission has decided to hold bye-election to the Council of States from Karnataka to fill up the above said vacancy in accordance with the following schedule: - S. No Events Dates 1. Issue of Notifications 11th November, 2020 (Wednesday) 2. Last date of making nominations 18th November, 2020 (Wednesday) 3. Scrutiny of nominations 19th November, 2020 (Thursday) 4. Last date for withdrawal of candidatures 23rd November, 2020 (Monday) 5. Date of Poll 01st December, 2020 (Tuesday) 6. Hours of Poll 09:00 am-04:00 pm 7. Counting of Votes 01st December, 2020 (Tuesday) at 05:00 pm 8. Date before which election shall be completed 04th December, 2020 (Friday) 3. Broad Guidelines to be followed during entire election processes for all persons:- I. Every person shall wear face mask during every election related activity II. At the entry of hall/ room/ premises used for election purposes: (a) Thermal Scanning of all persons shall be carried out: (b) Sanitizer shall be made available at all locations III. 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, Karnataka 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 election. 5. Further, the Commission has also appointed the Chief Electoral Officer, Karnataka as Observer for this election.
  18. 177 downloads

    No. ECI/PN/73/2020 Date: 5th October, 2020 PRESS NOTE Conducting free, fair, participative and safe elections in Bihar a priority: CEC ECI Organizes Virtual cum in-person Briefing Meeting of Election Observers amid Corona Backdrop for Legislative Assembly Elections in Bihar Election Commission of India today organized a Briefing Meeting for Observers to be deployed for the forthcoming Bihar Legislative Assembly Elections as also bye elections across the states, schedule for which was announced on 25th September, 2020 and subsequently. This meeting was uniquely positioned as a blend of virtual and physical gathering with more than 700 General, Police and Expenditure Observers joining virtually from 119 locations across the country and about 40 Observers posted in Delhi joining in person. Speaking to the Observers, Chief Election Commissioner Sh. Sunil Arora gave a global perspective on the impact of Covid 19 on election schedules around the world and the detailed deliberation and assessments done by ECI before taking the decision to conduct elections in Bihar. He underscored the need to be extra careful as this election will be keenly watched by the world community being the largest election in the world to be held amid the pandemic. He reiterated ECI’s commitment to conduct an election that is free, fair, transparent, ethical and also Covid Safe. He stated that the strength of a democracy rests in its primary stakeholder- the voter . All efforts must be made to instil confidence in the voter to come to the polling station on election day to cast her/his vote safely and freely. He called upon the Observers to assume the role of friend, philosopher and guide to the local election machinery, guide and hand-hold them and help resolve their issues. He lauded the commitment and dedication of some of the special expenditure observers in the past who made sure that level playing field was made available during election. Such observers, by virtue of their formidable domain knowledge and absolute impartiality, attest to the faith that was reposed in ECI as an institution by the founding fathers of our Constitution. Election Commissioner Shri Sushil Chandra emphasised the significance of role of Observers. He pointed out that two Special Expenditure Observers have already been appointed by the Commission and if required other such Special Observers would also be appointed as the election process progresses. Shri Chandra pointed out that familiarization with laid down instructions specifically the highlights of the broad guidelines issued by the Commission on 21st August, 2020 as also by the CEO Bihar should be strictly adhered to. He advised officers to pro-actively redress complaints and ensure impartially while discharging their duties. Speaking on the occasion, Election Commissioner Shri Rajiv Kumar drew the attention of the officers that as Observers they have a statutory duty to perform on behalf of Election Commission of India. He said the officers should always bear in mind they are the actual face of ECI on the ground. He reminded the officers that Bihar Elections needs to be showcased to the world as all attention is focussed on these Elections.He said the Observers play an important role in guiding, mentoring and advising the field teams. Sessions in the half- day long briefing held today for the Delhi based Observers, as also for Officers attending online from other States and UTs, were addressed by Secretary General, ECI, Shri Umesh Sinha and other DECs. Giving a panoramic view of election process, Shri Sinha specifically briefed the officers on Election Planning, Security Management, SVEEP and Media aspects. Sr. Dy. Election Commissioner Shri Dharmendra Sharma informed the Observers of the training process already conducted for the polling personnel. Dy. Election Commissioner Shri Sudeep Jain spoke to the Observers on the EVM VVPAT management system as also the Electoral Roll issues. DEC, Shri Chandra Bhushan Kumar, who is also Bihar State In-charge at ECI, detailed out the legal provision, Model Code of Conduct issues specifically in COVID scenario for Bihar Elections. DEC, Shri Ashish Kundra briefed the Observers on the specific IT applications while. Director Expenditure and Director Media too briefed the Observers on their specific role in Expenditure monitoring and effective use of Media Certification and Monitoring Committees. Each of the sessions laid emphasis on the extra dimension of Covid safe election and the broad guidelines issued by the Commission on this subject and the seminal role that Observers would play in ensuring that these guidelines and instructions on various facets are followed in letter and spirit.
  19. Communication

    Press Release

    473 downloads

    No: ECI/PN/48/2020 Dated 18th August, 2020 Press Release The matter of issuing broad guidelines for General/Bye Elections during COVID-19 period was discussed in the Commission meeting today. Commission considered the views/suggestions given by the Political Parties. It also considered the suggestions/recommendations made by Chief Electoral Officers of States/UTs. After considering all these, Commission directed to frame broad guidelines, taking into account MHA/MOHFW guidelines on COVID-19, within three days. Commission directed that on the basis of these guidelines, Chief Electoral Officers of the election going States shall also prepare a comprehensive plan for State/district concerned for COVID-19 related measures, keeping in view, the local conditions, during the conduct of elections.
  20. 424 downloads

    No. ECI/PN/74/2020 Date: 8th October, 2020 PRESS NOTE Subject : 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 the 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 Assembly of Bihar,2020 on 25th September, 2020. 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 07.10.2020. For all parties, including of those parties which have already published the Public Notice in less than 7 days prior to 07.10.2020, objection, if any, can be submitted latest by 5.30 PM on 10th October, 2020 or by the end of the originally provided 30 days period, whichever is earlier. 3. This relaxation will remain in force till 20th October, 2020, the last date of nomination for Phase 3 of the General Election to the Legislative Assembly of State of Bihar.
  21. 383 downloads

    No. ECI/PN/75/2020/Communication Dated: 9th October, 2020 PRESS NOTE Sub: General Election to Legislative Assembly of Bihar 2020- Allotment of Broadcast/Telecast time to National/State Political Parties -regarding. 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 Bihar State on Doordarshan and All India Radio during the ongoing General Election to the Legislative Assembly of Bihar, 2020. 2. A copy of the Commission’s Order No.437/TA-LA/1/2020/Communication, dated 9th October, 2020 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of Bihar, 2020 is enclosed for the information of the general public.
  22. 197 downloads

    No. ECI/PN/78/2020 Dated 13th October, 2020 PRESS NOTE Sub: Biennial Elections to the Council of States to fill the seats of members retiring on 25.11.2020-reg. The term of office of 11 members of the Rajya Sabha elected from following 02 States is due to expire on their retirement in November, 2020 as detailed below:- S.No Name of State Name of Member Date of Retirement 1. UTTAR PRADESH Dr. Chandrapal Singh Yadav 25.11.2020 2. Javed Ali Khan 3. Arun Singh 4. Neeraj Shekhar 5. P.L. Punia 6. Hardeep Singh Puri 7. Ravi Prakash Verma 8. Rajaram 9. Ramgopal Yadav 10. Veer Singh 11. UTTARAKHAND Raj Babbar Sl.No. Events Dates & Days Issue of Notifications 20th October, 2020 (Tuesday) Last date of making nominations 27th October, 2020 (Tuesday) Scrutiny of nominations 28th October, 2020 (Wednesday) Last date for withdrawal of candidatures 02nd November, 2020 (Monday) Date of Poll 09th November, 2020 (Monday) Hours of Poll 09:00 am-04:00 pm Counting of Votes 09th November, 2020 (Monday) at 05:00 pm Date before which election shall be completed 11th November, 2020 (Wednesday) 2. The Commission has decided to hold biennial elections to the Council of States from Uttar Pradesh and Uttarakhand to fill up the above said vacancies in accordance with the following Schedule:- 3. The Commission has directed that for the purpose of marking preference(s) on the ballot paper only integrated violet colour sketch pen(s) of pre-fixed specification, provided by the Returning Officer, shall be used. No other pen shall, under any circumstances, be used in the above said elections. 4.The Commission has also directed the Chief Secretaries concerned 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 elections. 5. Broad Guidelines to be followed during entire election processes 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. 6.For broad guidelines to be followed strictly during the conduct of election during Covid-19, please refer to the guideline available on Commission’s website under link:- https://eci.gov.in/files/file/12167-broad-guidelines-for-conduct-of-general-electionbye-election-during-covid-19/ 7. Further, the Commission has also appointed the Chief Electoral Officers concerned as Observer of the election in the respective States.
  23. Communication

    PRESS NOTE

    318 downloads

    No. ECI/PN/83/2020 Dated: 21st October, 2020 PRESS NOTE Election Commission has constituted a committee comprising Sh. Harish Kumar, Ex. IRS and DG (Investigation), Sh. Umesh Sinha, Secretary General and DG (Expenditure) to examine the issues concerning expenditure limit for a candidate in view of increase in number of electors and rise in Cost Inflation Index and other factors. Considering the factor of COVID-19, the Ministry of Law & Justice on 19.10.2020 has notified an amendment in Rule 90 of Conduct of Elections Rules, 1961 enhancing the existing expenditure limit by 10%. This increase of 10% will be applicable with immediate effect in ongoing elections. Expenditure limit for a candidate was last revised in 2014 vide notification dated 28.02.2014, while in respect of Andhra Pradesh and Telangana it was revised vide notification dated 10.10.2018. In last 6 years the limit was not increased despite increase in electorate from 834 million to 910 million in 2019 to 921 million now. Further, Cost Inflation Index during this period has increased from 220 to 280 in 2019 to 301 now. The committee will have following terms of reference:- i. To assess the change in number of electors across the States/Union Territories and its bearing on expenditure. ii. To assess the change in Cost Inflation Index and its bearing on the pattern of expenditure incurred by the candidates in recent elections. iii. To seek views/inputs of the political parties and other stakeholders. iv. To examine other factors which may have bearings on expenditure. v. To examine any other related issue. The Committee will submit its report within 120 days of its constitution.

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