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  1. 264 downloads

    No. ECI/PN/05/2020 Date: 9th January, 2020 PRESS NOTE Sub: General election to the Legislative Assembly of NCT of Delhi, 2020 - Media Coverage during the period referred to in Section 126 of the RP Act, 1951. The Schedule for holding General Election to the Legislative Assembly of NCT of Delhi, 2020 has been announced on 6th January, 2020. Poll is scheduled to be held in single phase on 08.02.2020. Section 126 of the Representation of the People Act, 1951 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- (1) 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. (2) 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. (3) 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 and half an hour after the time fixed for close of poll. 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 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 drawn to the following guidelines issued by Press Council of India to follow for observance during the election: i. It will be the duty of the Press to give objective reports about elections and the candidates. The newspapers are not expected to indulge in unhealthy election campaigns, exaggerated reports about any candidate/party or incident during the elections. In practice, two or three closely contesting candidates attract all the media attention. While reporting on the actual campaign, a newspaper may not leave out any important point raised by a candidate and make an attack on his or her opponent. ii. Election campaign along communal or caste lines is banned under the election rules. Hence, the Press should eschew reports, which tend to promote feelings of enmity or hatred between people on the ground of religion, race, caste, community or language. iii. The Press should refrain from publishing false or critical statements in regard to the personal character and conduct of any candidate or in relation to the candidature or withdrawal of any candidate or his candidature, to prejudice the prospects of that candidate in the elections. The Press shall not publish unverified allegations against any candidate/party. iv. The Press shall not accept any kind of inducement, financial or otherwise, to project a candidate/party. It shall not accept hospitality or other facilities offered to them by or on behalf of any candidate/party. v. The Press is not expected to indulge in canvassing of a particular candidate/party. If it does, it shall allow the right of reply to the other candidate/party. vi. The Press shall not accept/publish any advertisement at the cost of public exchequer regarding achievements of a party/ government in power. vii. The Press shall observe all the directions/ orders/instructions of the Election Commission/Returning Officers or Chief Electoral Officer issued from time to time. 7. Attention of the electronic media is invited to the "Guidelines for Election Broadcasts" issued by NBSA dt 3rd March, 2014. i. News broadcasters should endeavour to inform the public in an objective manner, about relevant electoral matters, political parties, candidates, campaign issues and voting processes as per rules and regulations laid down under The Representation of the People Act 1951 and by the Election Commission of India. ii. News channels shall disclose any political affiliations, either towards a party or candidate. Unless they publicly endorse or support a particular party or candidate, news broadcasters have a duty to be balanced and impartial, especially in their election reporting. iii. News broadcasters must endeavour to avoid all forms of rumor, baseless speculation and disinformation, particularly when these concern specific political parties or candidates. Any candidate/political party, which has been defamed or is a victim of misrepresentation, misinformation or other similar injury by broadcast of information should be afforded prompt correction, and where appropriate granted an opportunity of reply. iv. News broadcasters must resist all political and financial pressures which may affect coverage of elections and election related matters. v. News broadcasters should maintain a clear distinction between editorial and expert opinion carried on their news channels. vi. News broadcasters that use video feed from political parties should disclose it and appropriately tagged. vii. Special care must be taken to ensure that every element of news/ programmes dealing with elections and election related matters is accurate on all facts relating to events, dates, places and quotes. If by mistake or inadvertence any inaccurate information is broadcast, the broadcaster must correct it as soon as it comes to the broadcaster's notice with the same prominence as was given to the original broadcast. viii. News broadcasters, their journalists and officials must not accept any money, or valuable gifts, or any favour that could influence or appear to influence, create a conflict of interest or damage the credibility of the broadcaster or their personnel. ix. News broadcasters must not broadcast any form of 'hate speech' or other obnoxious content that may lead to incitement of violence or promote public unrest or disorder as election campaigning based on communal or caste factors is prohibited under Election Rules. News broadcasters should strictly avoid reports which tend to promote feelings of enmity or hatred among people, on the ground of religion, race, caste, community, region or language. x. News broadcasters are required to scrupulously maintain a distinction between news and paid content. All paid content should be clearly marked as "Paid Advertisement" or "Paid Content”: and paid content must be carried in compliance with the "Norms & Guidelines on Paid News" dated 24.11.2011 issued by NBA. xi Special care must be taken to report opinion polls accurately and fairly, by disclosing to viewers as to who commissioned, conducted and paid for the conduct of the opinion polls and the broadcast. If a news broadcaster carries the results of an opinion poll or other election projection, it must also explain the context, and the scope and limits of such polls with their limitations. Broadcast of opinion polls should be accompanied by information to assist viewers to understand the poll's significance, such as the methodology used, the sample size, the margin of error, the fieldwork dates, and data used. Broadcasters should also disclose how vote shares are converted to seat shares. xii. The broadcasters shall not broadcast any "election matter" i.e. any matter intended or calculated to influence or affect the result of an election, during the 48 hours ending with the hours fixed for the conclusion of poll in violation of Section 126(1)(b) of the Representation of the People Act1951. xiii. The Election Commission of India (ECI) will monitor the broadcasts made by news broadcasters from the time elections are announced until the conclusion and announcement of election results. Any violation by member broadcasters reported to the News Broadcasting Standards Authority (NBSA) by the Election Commission will be dealt with by the NBSA under its regulations. xiv. Broadcasters should, to the extent possible, carry voter education programmes to effectively inform voters about the voting process, the importance of voting, including how, when and where to vote, to register to vote and the secrecy of the ballot. xv. News broadcasters must not air any final, formal and definite results until such results are formally announced by the Election Commission of India, unless such results are carried with clear disclaimer that they are unofficial or incomplete or partial results or projections which should not be taken as final results. 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 Delhi Assembly Elections 2020. Attention of all concerned Social Media platforms is invited to the following text of “Voluntary Code of Ethics” dt 20th March, 2019: i. Participants will endeavour to, where appropriate and keeping in mind the principle of freedom of expression, deploy appropriate policies and processes to facilitate access to information regarding electoral matters on their products and/ or services. ii. Participants will endeavour to voluntarily undertake information, education and communication campaigns to build awareness including electoral laws and other related instructions. Participants will also endeavour to impart training to the nodal officer at ECI on their products/ services, including mechanism for sending requests as per procedure established by law. iii. Participants and the Election Commission of India (ECI) have developed a notification mechanism by which the ECI can notify the relevant platforms of potential violations of Section 126 of the Representation of the People Act, 1951 and other applicable electoral laws in accordance with procedures established by law. These valid legal orders will be acknowledged and/ or processed within 3 hours for violations reported under Section 126 as per the Sinha Committee recommendations. All other valid legal requests will be acted upon expeditiously by the Participants, based on the nature of reported violation. iv. Participants are creating/opening a high priority dedicated reporting mechanism for the ECI and appoint dedicated person(s) / teams during the period of General Elections to interface with and to exchange feedback as may assist with taking expeditious action upon receipt of such a lawful request, following due legal process, from the ECI. v. Participants will provide a mechanism for relevant political advertisers, in accordance with their obligations under law, to submit pre-certificates issued by ECI and/or Media Certification & Monitoring Committee (MCMC) of the ECI in relation to election advertisements that feature names of political parties, candidates for the Haryana & Maharashtra Assembly Elections and the Bye-Elections to various Parliamentary Constituencies and Assembly Constituencies being held simultaneously. Further, Participants shall expeditiously process/action paid political advertisements lawfully notified to Participants by the ECI that do not feature such certification. vi. Participants will commit to facilitating transparency in paid political advertisements, including utilising their pre-existing labels/ disclosure technology for such advertisements. vii. Participants will, pursuant to a valid request received from the ECI, via Internet and Mobile Association of India (IAMAI) provide an update on the measures taken by them to prevent abuse of their respective platforms. viii. IAMAI will coordinate with the Participants on the steps carried out under this Code and IAMAI as well as Participants will be in constant communication with the ECI during the election period. The above guidelines should be duly observed for compliance by all the concerned media.
  2. 126 downloads

    ECI/PN/06/2020 Dated: 14th January, 2020 PRESS NOTE ECI organizes briefing meeting of General, Police and Expenditure Observers for the Assembly Elections in the NCT of Delhi The Election Commission of India today organized a Briefing Meeting for Observers to be deployed for the forthcoming NCT of Delhi Legislative Assembly Elections, for which schedule was announced on 6th January, 2020. Poll date for the single phased election for Delhi's 70 constituencies is February 8, 2020 and Counting will be held on February 11, 2020. More than 150 officers drawn from IAS, IPS as also from Indian Revenue Service and other Central Services were called for the General, Police and Expenditure Observers briefing today. Adequate number of officers would be deployed on actual duty. Addressing the Observers, Chief Election Commissioner Sh. Sunil Arora advised them to maintain close coordination with officers teams deputed in the field and to remain accessible at all times. Shri Arora particularly asked them to follow ECI's guidelines with full sincerity and devotion and adhere to code of ethics with no laxity at all in performing assigned tasks. He asked the Observers to ensure due Assured Minimum Facilities at all the Polling booths. Despite the fact that infrastructure in national capital is better than many places in the hinterland, he asked the Observers to visit the Polling Booths to check due facilitation to senior citizens, Persons with Disabilities and women voters to ensure Commission's commitment to principle of Inclusive Elections. He reiterated that ECI shall not tolerate any wilful lapses. Election Commissioner Shri Ashok Lavasa emphasized the significance of role of Observers. Wherever critical interventions are required to ensure that no lapses, even of the smallest nature, cause disruption in the Electoral Process, Sh Lavasa said the officers should attend to it promptly. Familiarisation with laid down instructions and attention to specific details of additional facilities being initiated in Delhi Elections, such as Absentee Voter Facilitation to essential services categories, 80+ aged voters as also marked PwDs; QR code reader on Photo Voter Slips, would aid efficacy of Observers assigned the duty. He advised officers to be proactive to redress complaints and ensure impartiality while discharging their duties. Speaking to the group, Election Commissioner Sh Sushil Chandra 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 so deputed, need to be neutral and impartial in discharge of their duties and be the actual face of ECI on the ground. He stated that the Observers should ensure strict compliance of ECI's rules and Standard Operating Procedures like amenities at the polling booths, vulnerability mapping or compliance of Non-Bailable Warrants, deposition of licensed arms and strict compliance of expenditure management norms. The half-day long briefing sessions held today had comprehensive briefing by the Secretary General ECI Shri Umesh Sinha on Election Planning, Security Management & SVEEP aspects; by the Senior Deputy Election Commissioner Shri Sandeep Saxena, who is also Delhi State in-charge at ECI, on Electoral Roll issues and IT applications; session on EVM VVPAT Management System by Deputy Election Commissioner Shri Sudeep Jain and on legal issues by Deputy Election Commissioner Shri Chandra Bhushan Kumar. Director Expenditure Sh Vikram Batra gave an overview of Expenditure Management issues and DG Communications Shri Dhirendra Ojha briefed the Officers on aspects of Paid News, Media Certification and Monitoring Committees as also Social Media. It was particularly pointed out to the Observers that while in recent Jharkhand elections, Postal Ballot Facilitation for the Octogenarians and PwD voters was introduced on pilot basis, the optional facility of being able to cast vote from home would be extended across all 70 ACs of Delhi to voters above age of 80 years; marked PwDs as also to persons employed in essential services like Delhi Metro on-duty staff on polling day, Northern Railways Transportation s (Passenger and Freight ) services as also media persons for whom authority letters have been issued for covering poll-day activities in NCT of Delhi. IT applications like the Enabling Communication in Real-time Environment (ENCORE), an integrated portal to be used by Election Officers for overall management of aspects such as Candidate nominations, uploading of affidavits, Assigning symbol, Scrutiny of candidates nominations, Scrutiny of Candidate Permissions, Counting of Votes and Results dissemination etc. will be utilised for efficient and faster functioning. Other Apps to facilitate QR Code reading of Photo Voter Slips etc. would also be put in use in at least 11 ACs to ensure free, fair, peaceful, inclusive, accessible, ethical and participative election.
  3. 381 downloads

    No. ECI/PN/07/2020/Communication Dated: 15th January, 2020 PRESS NOTE Sub: General Election to Legislative Assembly of NCT of Delhi 2020- Allotment of Broadcast/Telecast time to National/State Political Parties -regarding. A copy of the Commission’s Order No.437/TA-LA/1/2020/Communication, dated 15th January, 2020 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of NCT of Delhi, 2020 is enclosed for the information of the general public.
  4. 51 downloads

    No. ECI/PN/18/2020 Dated: 31st January, 2020 PRESS NOTE ECI appoints Sh B Murali Kumar as Special Expenditure Observer & Shri M K Das as Special Police Observer for General Election to the Legislative Assembly of NCT of Delhi, 2020 After the Review Meeting with Civil and Police Officers of Delhi, Election Commission of India has appointed Sh. B Murli Kumar (ex IRS-1983) as Special Expenditure Observer & Sh. Mrinal Kanti Das (IPS 1977 Retd.) as Special Police Observer for General Election to the Legislative Assembly of NCT of Delhi, 2020. As Special Expenditure Observer, Sh. Murali in consultation with the Chief Electoral Officer, Delhi, will be supervising and monitoring the work being done by the electoral machinery and ensure that stringent and effective enforcement action is undertaken based on intelligence inputs and complaints received through C-VIGIL, Voter Helpline 1950 against all persons/entities trying to induce voters by distributing cash, liquor & freebies etc. Similarly Sh. Das as the Special Police Observer is assigned to oversee the deployment and other security related issues. It may be recalled that Sh. M K Das, who retired as Director General of Manipur Police, was also deputed earlier as Special Police Observer for Tripura and Mizoram during the 2019 Lok Sabha Elections and also the recently held Jharkhand Assembly elections. Given past experience in the Investigation Wing of Income Tax Department, Sh. B Murali Kumar was also appointed as Special Expenditure Observer for 8-Vellore Parliamentary Constituency and for the recently concluded Assembly elections in Maharashtra & Jharkhand.
  5. 147 downloads

    No. ECI/PN/19/2020 Dated: 31st January, 2020 PRESS NOTE ECI Reviews Delhi's Poll Preparedness with CEO Delhi, Chief Secretary, Commissioner Police & Senior Officers of Delhi Administration Election Commission of India today convened a special meeting with the Chief Electoral Officer Delhi, Special Commissioner Police along with District Electoral Officers, District Commissioners of Police, Nodal officers and the Chief Executives of Local Bodies and held a comprehensive in-depth review of the poll preparedness for General Election to the Legislative Assembly of NCT of Delhi, 2020 and discussed all important aspects to ensure holding free and fair elections in Delhi. A meeting with Chief Secretary, Commissioner of Police, Home Secretary, Finance Secretary, Special Commissioners of Police and CEO Delhi was also held in which various important issues were discussed at length to ensure elections are held in a smooth manner in all Polling Stations on 8th February 2020 in Delhi. Chief Election Commissioner of India, Shri Sunil Arora said in keeping with the mandate of ECI, it is of prime importance that elections are conducted in free, fair, peaceful, accessible, inclusive, participative manner. He said ECI would be ready to handhold whenever required but field level officers should take swift action wherever warranted to ensure fair, just, legal and impartial elections. Shri Arora particularly invited the attention of administrative officers in border districts of Delhi to ensure that adequate Law and Order arrangements are made especially in the identified vulnerable polling booths so that all electors feel confident in exercising their voting rights in secure atmosphere. Addressing the meeting, Election Commissioner Shri Ashok Lavasa said while the general level of preparedness is a source of satisfaction, Officers need to be extra alert to ensure that no oversight in administrative control or efficiency is committed and groundwork is done regularly to handle any evolving situation. Election Commissioner Shri Sushil Chandra cautioned the Officers against any complacency in ensuring zero-error execution and delivering peaceful elections in Delhi. He emphasised that local teams should keep coordination with IT teams and bordering State counterparts to ensure due attention in law & order and expenditure sensitive pockets. Chief Secretary NCT Delhi apprised the Commission that all arrangements have been made to ensure free, fair and peaceful elections in Delhi. Commissioner of Police reassured that Delhi Police will keep a strict vigil on law and order situation and take prompt and strict action against violators of law. Sr. Deputy Election Commissioner, Shri Sandeep Saxena, in-charge of Delhi at ECI, initiated the review of efforts put in inter alia for Electoral Roll management, Polling Booth arrangements, Security personnel deployment, Quality and fidelity of Transportation Plan, Training of polling staff with special focus on electoral process, EVM-VVPAT procedures, Complaint redressal mechanism, Observers deployment, IT applications usage for voters' facilitation and for Polling officers on duty, arrangements of EVM strong room, counting day arrangements, etc. CEO Delhi Dr. Ranbir Singh assured the Commission that all preparation is on track to deliver peaceful polls. He said entire electoral machinery is fully geared with arrangements tied up with local bodies. Due care has been taken to have Voter I-cards distributed in time, special transport facilitation to senior citizens who have opted for postal ballot facility, QR code facility in 11 ACs to keep voters informed of their number in the queue at polling booths with additional staff in pilot areas. Respective DEOs and DCPs assured adequate surveillance, including that in border and rural fringes, Personnel management & training, Focus on Assured Minimum Facilities at the Polling stations, Appropriate Confidence Building Measures with local communities, Vulnerability mapping in law &order and expenditure sensitive pockets, seizures & preventive action and precautions being taken. It may be recalled that a comprehensive review meeting to assess the poll preparedness with all concerned officials including CS, CoP, CEO, DEOs, DCPs, Chief Executives of Local Bodies and all other concerned senior government officers of Delhi Administration was conducted by the Commission on 26th December 2019. Earlier also Sr. DEC, Sh. Sandeep Saxena had conducted poll preparedness meetings on 4th November 2019, 10th December 2019 and on 28th January, 2020 with all Delhi Election related officials.
  6. 606 downloads

    No. ECI/PN/20/2020 Dated: 3rd February, 2020 PRESS NOTE ECI REVIEWS DELHI's POLL PREPAREDNESS WITH SENIOR OFFICERS OF NEIGHBOURING STATES, NODAL OFFICERS and CENTRAL OBSERVERS Election Commission of India led by Chief Election Commissioner Sh Sunil Arora and Election Commissioners Sh Ashok Lavasa and Sh Sushil Chandra today reviewed the Poll Preparedness for General Election to the Legislative Assembly of NCT of Delhi, 2020 with Chief Secretary, Commissioner of Police and senior officials of Delhi Government as also with Chief Secretaries, DGPs and senior officers of the neighbouring States namely Haryana and Uttar Pradesh. Nodal Officers from Ministry of Home Affairs, CRPF, Ministry of Railways also joined the meeting. Chairing the Video Conferencing meeting from Nirvachan Sadan, Chief Election Commissioner Sh Arora took an in depth review to ensure that due steps have been taken for smooth coordination amongst various wings of the administration and police forces of adjoining States particularly at border check posts for preventing illegal movement of cash, liquor, arms or anti social elements. The Commission advised the concerned State Officers to ensure due facilitation of cashless treatment, if required, to security forces deployed on election duty. The Commission also reviewed necessary activities for poll preparedness with Central Observers so assigned for the forthcoming Elections. General, Police and Expenditure Observers posted in each of the seventy Assembly Constituencies apprised the Commission of work done with respect to distribution of Photo voter slips, arrangements at Polling stations for Assured Minimum facilities, and management of PwD voters, availability of adequate number of wheel Chairs, Volunteers, EVM-VVPAT arrangements, night stay arrangements for polling personnel, grievance monitoring, Facilitation of Permissions to Political parties and candidates, Security forces deployment plans, confidence building measures with local communities, seizures made by Flying Squads, inspection of candidates' accounts, publicity of criminal antecedents of candidates, cVigil and Paid news complaints, expenditure and law and order sensitive pocket arrangements and Counting Day arrangements. Observers assured the Commission that preparations are on schedule and gaining momentum with respect to all requisite polling day arrangements. Adequate deployment of Police forces and CAPF companies is being done and protest sites are under watch to ensure that no obstructions for polling personnel or voters would hamper movement on 8th February 2020. Some Observers however pointed out that response for registration for special postal ballot facility and pick n drop facility for senior citizens has been rather low. CEO Delhi informed that registration date has accordingly been extended to 5th February 2020. He added that distribution of wheel chairs at polling booths is being augmented where larger number of loco-motor disability voters have been registered. Commission emphasised that the directions of Supreme Court Orders on publicity of criminal antecedents and the consequential guidelines of the Commission have to be fully complied with in print as well as electronic media and notices issued to erring candidates. Commission inter-alia laid emphasis on the need to take strict action against intimidators and violators of law; enforcement of preventive action be taken promptly to ensure smooth movement near all Polling stations, maintain peace and ensure free fair polls on 8th February 2020; adequate night stay arrangements for polling staff on duty and due vigilance by expenditure observers needs to be stepped up and stringent action be taken so that electoral atmosphere is not vitiated. Special Police Observer Sh M K Das assured the Commission that he is personally monitoring the situation at ground level in sensitive areas. Special Expenditure Observer Sh B Murali Kumar also assured the Commission that due care will be taken by field level teams to step up enforcement.
  7. 908 downloads

    No. ECI/PN/21/2020 Dated: 10th February, 2019 PRESS NOTE Arrangements for the dissemination of result trends for General Election to the Legislative Assembly of NCT of Delhi, 2020 - 11th February 2020 The result trends to Delhi Assembly elections will be available with effect from 8 AM on 11th February, 2020 on following places apart from all the counting centres. http://results.eci.gov.in The results are displayed on the website of the Election Commission of India and are updated every few minutes to display the current round wise results of each constituency The results are also available from the “Voter helpline” Mobile app available at Google Play Store and Apple App Store. The website / mobile app will display information as filled in the system by the Returning Officers from their respective Counting Centers.
  8. 48 downloads

    No. ECI/PN/17/2020 Dated: 30th January, 2020 PRESS NOTE Subject: ECI to hold special meeting to review Delhi's poll preparedness Election Commission of India has decided to convene a special meeting on 31st January, 2020 at 4pm with the Chief Electoral Officer, Delhi along with District Electoral Officers, District Commissioners of Police, Nodal officers and the Chief Executives of Local Bodies to have another comprehensive review for the poll preparedness of ensuing Delhi Elections and to discuss all important aspects for conduct of free and fair Elections. This review meeting will be followed by another meeting at 5.30pm with Chief Secretary, NCT of Delhi, Commissioner Police, Home Secretary, Finance Secretary, Special Commissioners of Police and CEO Delhi to review various important issues related to conduct of peaceful, free, fair and smooth elections. It may be recalled that a comprehensive review meeting was conducted by the Commission on 26th December, 2019 to assess the poll preparedness with all concerned officials including CS, CoP, CEO, DEOs, DCPs, Chief Executives of Local Bodies and all other concerned senior government officers. Prior to this meeting, Sr. Deputy Election Commissioner, Sh. Sandeep Saxena, in-charge of Delhi at ECI, had conducted two poll preparedness meetings, one on 4th November 2019 and second on 10th December 2019, with all Election related officials. Secretary General, Sh. Umesh Sinha along with DG (Communications) Sh. Dhirendra Ojha had also conducted a separate meeting on some focused issues related to Elections. Again on 28th January, 2020 a full scale meeting of Chief Electoral Officer, District Electoral Officers, DCPs, and Chief Executives of Local Bodies was conducted by Sr. DEC Sh. Saxena to assess the preparedness.
  9. 100 downloads

    No. ECI/PN/ 15 /2020 Dated: 28th January, 2020 Press Note Sub: General election to the Legislative Assembly of NCT of Delhi, 2020 – Ban on Exit Poll. Election Commission of India, in exercise of the powers under sub-section(1) of Section 126A of the Representation of the People Act, 1951 has notified the period between 8.00 A.M. and 6.30 P.M. on 8th February, 2020 (Saturday) as the period during which conducting any exit poll and publishing or publicizing the result of exit poll by means of the print or electronic media or in any other manner shall be prohibited in the ongoing General Election to the Legislative Assembly of NCT of Delhi, 2020. Further, under Section 126(1)(b) of the Representation of the People 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 hour fixed for conclusion of poll in the aforesaid General election. Notification dated 24th January, 2020 issued in this regard is enclosed herewith for the information of all concerned.
  10. 460 downloads

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  16. Code of Conduct

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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. 

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