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  1. EDM Division

    General Legislative Election 2020

    2,105 downloads

    General Legislative Election 2020 1- Abbreviations and Description 2- List of Successful Candidates. 3- List of Political Parties Participated 4- Highlight 5- Performance of Political Parties 6A- Electors Data Summary 6B- Electors Data Summary Annexure 7- Individual Performance of Women Candidate 8- Constituency Data Summery 9- Candidate Data Summary 10- Detailed Results
  2. Code of Conduct

    Application of Model Code of Conduct

    828 downloads

    Application of Model Code of Conduct - General Election to Legislative Assembly of NCT of Delhi. The provisions of the Model Code of Conduct for the guidance of the Political Parties and Candidates have come into force with immediate effect and which will be in force till the completion of the General Election to the Legislative Assembly of NCT of Delhi. This may be brought [o the notice of the Central and State Government, all Ministries/Departments/offices of the Union Government/the State Government' A copy of instructions issued by you to this effect may be sent to the Commission for its information and record.
  3. 304 downloads

    General Election to the Legislative Assembly of NCR of Delhi, 2020 - Release of funds under MPs'/MLAs' Local Area Development scheme.
  4. 1,283 downloads

    Immediate Action to be taken for enforcement of Model Code of Conduct after announcement of General Elections to the Legislative Assembly of NCT of Delhi, 2020
  5. 132 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
  6. 180 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
  7. 156 downloads

    No. 3/4/ID/2020/SDR/VOL.I Dated: 16th January, 2020 To, The Chief Electoral Officer NCT of Delhi Subject: General Election to the State Legislative Assembly of NCT of Delhi, 2020- Commission’s order regarding identification of electors. Sir, I am directed to enclose herewith Commission's Order dated 16thJanuary, 2020 regarding identification of electors at the General Election to the State Legislative Assembly of NCT of Delhi. 2. The Commission has directed that all electors in all constituencies who have been issued EPIC have to produce the Electors Photo Identity Card (EPIC) for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the alternative photo identity documents mentioned in paragraph 7 of the Order for establishing their identity. The list of documents is reproduced below for clarity: (i) Passport, (ii) Driving License, (iii)Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, (iv) Passbooks with photograph issued by Bank/Post Office, (v) PAN Card, (vi) Smart Card issued by RGI under NPR, (vii) MNREGA Job Card, (viii) Health Insurance Smart Card issued under the scheme of Ministry of Labour, (ix) Pension document with photograph, (x) Official identity cards issued to MPs/MLAs/MLCs, and (xi) Aadhaar Card. 3. In the case of EPIC, minor discrepancies in the entries therein should be ignored provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer of another Assembly Constituency, such card shall also be accepted for identification provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the alternative photo documents mentioned in Para 7 of the Order. 4. On earlier occasions, the Commission had allowed Photo Voter Slip as a document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse as these are printed after the finalization of the roll and distributed just close to the poll through Booth Level Officers. The design of Photo Voter Slip does not incorporate any security feature. In fact, Photo Voter Slip was started as an alternative document as the coverage of EPIC was not complete. As per available information, at present, 100 per cent electors possess EPIC, and more than 99 per cent adults have been issued Aadhaar Cards. Taking all these facts in view, Commission has now decided that Photo Voter Slip shall henceforth not be accepted as a stand-alone identification document for voting. However, Photo Voter Slip will continue to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that Photo Voter Slips shall not be accepted as a stand-alone identification document for voting, the words 'THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING" shall be printed on the Photo Voter Slip in bold letters. Photo Voter Slips shall continue to be printed. 5. Overseas electors shall have to produce their original passport only for identification. 6. The Order may be brought to the notice of the Returning Officers and all Presiding Officers. A copy of the Order translated in the vernacular language should be supplied to each of the Presiding Officers. The Order shall be got published in the StateGazette, immediately. This Order shall also be given wide publicity through print/electronic media for information of the general public and electors immediately and subsequently at regular intervals till the date of polling. This should include paid Advertisements in the newspapers. All political parties in your State/UT and contesting candidates may also be informed, in writing, regarding these directions. 7. The Returning Officers shall explain the implications of this Order and explain the contents thereof to all Presiding Officers through special briefings. They should also ensure that a copy of this letter is available with the Presiding Officers at all polling stations /booths in the constituency. 8. Kindly acknowledge receipt and confirm action taken.
  8. 101 downloads

    General election to Legislative Assembly of NCT of Delhi, 2020 -Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll­ regarding.
  9. 518 downloads

    General Election to Legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Arvind Kejriwal in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding View MCC Violation Reports
  10. 390 downloads

    General Election to Legislative Assembly of NCT of Delhi 2020-Notice to Sh. Parvesh Sahib Singh in the matter of violation of Model Code of Conduct-regarding View MCC Violation Reports
  11. 671 downloads

    General Election to Legislative Assembly of NCT of Delhi, 2020 - Order to Sh. Arvind Kejriwal in the matter of violation of provisions of Model Code of Conduct. View MCC Violation Reports
  12. 743 downloads

    General Election to legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Sambit Patra in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding View MCC Violation Reports
  13. 820 downloads

    General Election to legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Sanjay Singh in the matter of violation of provisions of Model Code of Conduct -regarding View MCC Violation Reports
  14. 2,842 downloads

    General Election to Legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Yogi Adityanath in the matter of violation of provisions of Model Code of Conduct -regarding View MCC Violation Reports
  15. 9,121 downloads

    General Election to Legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Arvind Kejriwal in the matter of violation of provisions of Model Code of Conduct -regarding View MCC Violation Reports
  16. 351 downloads

    General Election to the Legislative Assembly of NCT of Delhi,2020-Commission's order barring Sh. Kapil Mishra, from public speech, propaganda etc -regarding. View MCC Violation Reports
  17. 95 downloads

    No. 576/Exit/2020/SDR/Vol-I Dated: 24th January, 2020 To, The Chief Electoral Officer NCT of Delhi. Subject: General Elections to the Legislative Assemblies of NCT of Delhi - EXIT POLL -regarding. Sir, I am directed to forward herewith the Commission’s Notification No. 576/Exit/SDR//2020/Vol-Idated 24thJanuary,2020 with the request that this may be published in an extraordinary issue of the gazette of the State and a copy thereof may be sent to the Commission for record. This may be brought to the notice of all concerned including news bureaus, media houses, radio and television channels etc. and should also be published in prominent local newspapers. Yours faithfully, (Abhishek Tiwari) Under Secretary ***************************************** TO BE PUBLISHED IN THE OFFICIAL GAZETTE OF STATE IMMEDIATELY ELECTION COMMISSION OF INDIA Nirvachan Sadan, Ashoka Road, New Delhi-110001 No. 576/EXIT/2020/SDR/Vol-I Dated: 24th January, 2020 NOTIFICATION Whereas, the schedule for the General Election to the Legislative Assembly of NCT of Delhi was announced by the Commission vide Press Note No. ECI/PN/4/2020,dated 6th January, 2020; and 2. And whereas, as per the provisions of Section 126A of The Representation of the People Act, 1951 (in short R.P. Act, 1951) there shall be restrictions on conduct of any exit poll and publication and dissemination of result of such exit poll during such period, as may be notified by the Election Commission in this regard; 3. Now, therefore, in exercise of the powers under sub-Section (1) of Section 126A of the R.P. Act, 1951, the Election Commission, having regard to the provisions of sub-Section (2) of the said Section, hereby notifies the period between 8.00 A.M and 6:30 PM on 8th February, 2020(Saturday),as the period during which conducting any exit poll and publishing or publicizing by means of the print or electronic media or dissemination in any other manner whatsoever, the result of any exit poll in connection with the above mentioned General Election to the State Legislative Assembly of NCT of Delhi, shall be prohibited. 4. It is further clarified that under Section 126(1)(b) of the R.P. Act, 1951, displaying any election matter including results of any opinion poll or any other poll survey, in any electronic media, would be prohibited during the period of 48 hours ending with the hours fixed for conclusion of poll in the respective polling areas in each phase of the aforesaid General election. By order, (N.T. BHUTIA) Secretary
  18. 332 downloads

    General Election to legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Anurag Thakur in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding View MCC Violation Reports
  19. 233 downloads

    General Election to Legislative Assembly of NCT of Delhi, 2020-Notice to Sh. Parvesh Sahib Singh in the matter of violation of provisions of Model Code of Conduct and Representation of the People Act, 1951-regarding View MCC Violation Reports
  20. 209 downloads

    Commission's order to Sh. Anurag Thakur, Bharatiya Janata Party in the matter of violation of Model Code of Conduct and provisions of the Representation of the People Act, 1951. View MCC Violation Reports
  21. 419 downloads

    General Election to the Legislative Assembly of NCT of Delhi-Undesirable public statements by Sh. Rajesh Deo, DyCP, Crime(SIU&ISC)-regarding
  22. 172 downloads

    Commission's order to Sh. Parvesh Sahib Singh, Bharatiya Janata Party in the matter of violation of Model Code of Conduct and provisions of the Representation of the People Act, 1951. View MCC Violation Reports
  23. 133 downloads

    No.437/DL-LA/4/2020/N.S.-II Dated: 29th January, 2020 ORDER In connection with the current general election to the Legislative Assembly of NCT of Delhi, Bharatiya Janata Party, a recognized National Party, vide their letter dated 21-01-2020, has furnished the names of leaders (star campaigners) of the said Party in terms of the provisions of Explanation 1(a) to subsection (1) to sub-section (1) of Section 77 of the representation of the People Act, 1951. Names of Shri Anurag Thakur and Shri Parvesh Sahib Singh were among the list of forty leaders furnished by the Party. The Commission has noticed that Shri Anurag Thakur and Shri Parvesh Sahib Singh have made statements/speeches contents of which were in violation of the letter and spirit of the various provisions of the Model Code of Conduct for Political Parties and Candidates. The Commission has issued Notices to the said leaders regarding action against them under the Model Code of Conduct. The Commission has also issued a general Advisory to all political parties to instruct their functionaries and candidates to the provisions of the Model Code of Conduct.
  24. 248 downloads

    Commission's order to Sh. Parvesh Sahib Singh, Bharatiya Janata Party in the matter of violation of Model Code of Conduct and provisions of the Representation of the People Act, 1951. View MCC Violation Reports

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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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