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Found 25 results

  1. Communication

    PRESS RELEASE

    852 downloads

    No. DC/PN/02/2021 Dated: 30th June, 2021 PRESS NOTE Today, Delimitation Commission under the Chairpersonship of Justice (Retd.) Mrs. Ranjana Prakash Desai, in the presence of Shri Sushil Chandra, Chief Election Commissioner has decided to visit the Union Territory of Jammu & Kashmir from 6th July, 2021 (Tuesday) to 9th July, 2021 (Friday). During this period, the Commission will interact with political parties, public representatives and Union Territory administration officials including District Election Officers/ Deputy Commissioners of 20 districts of the Union Territory to gather first hand information and input concerning the on-going process of delimitation as mandated under the Jammu & Kashmir Reorganization Act, 2019. The Delimitation Commission was constituted in March 2020 and its term was extended by another year in March 2021 in view of the on-going pandemic. Third Member of the Commission is the State Election Commissioner of Union Territory of Jammu & Kashmir. The Commission also has five Associate Members nominated by the Speaker, Lok Sabha. The Commission already had series of meetings related to data/ map of the Districts/ Constituencies related to census 2011. Earlier, it invited all Associate Members for interaction, which were participated by two of the Associate Members. A number of representations has also been received on various aspects concerning delimitation from civil societies and members of public from the Union Territory. The Commission has already taken note of all such suggestions and directed that these may be deliberated further in the context of ground realities concerning delimitation. The Commission expects that all stakeholders will cooperate in this endeavour and will provide valuable suggestions so that the task of delimitation is completed timely.
  2. 1,228 downloads

    Delimitation of Constituencies in Manipur - Corrigendum (Bilingual)
  3. 515 downloads

    Delimitation of Constitutuencies in West Bengal-Final Order (15.3.2016) (Bilingual)
  4. 340 downloads

    Delimitation of Constituenfies in West Bengal-Draft Proposal (Bilingual)
  5. 468 downloads

    Delimitation of Constituencies in West Bengal - Corrigendum (Bilingual)
  6. 243 downloads

    Readjustment of Representation of Scheduled Castes and Scheduled Tribes in Parliamentary and Assembly Constituencies on the basis of revised census figures, 2001 of Scheduled Castes and Scheduled Tribes in respect of the State of Uttar Pradesh. (Bilingual)
  7. 107 downloads

    Notice for public sitting with regard to readjustment of SC/ST seats in U.P.- reg.
  8. 309 downloads

    Uttar Pradesh Draft Working Paper - Readjustment of Representation of Scheduled Castes and Scheduled Tribes in Parliamentary and Assembly Constituencies on the basis of revised SCs/STs population figures in respect of Uttar Pradesh. (Bilingual)
  9. 1,581 downloads

    Delimitation of Constituencies in Andhra Pradesh - Notification (22.09.2018)
  10. 6,092 downloads

    Delimitation of Parliamentary & Assembly Constituencies Order - 2008 (Bilingual)
  11. 301 downloads

    Indian Delimitation Committee, Vol. I (1936) (Total Pages-330)
  12. 135 downloads

    Indian Delimitation Committee, Vol. II (1936) (Total Pages-242)
  13. 120 downloads

    Indian Delimitation Committee, Vol. III (1936) (Total Pages-294)
  14. 269 downloads

    DPACO (1951) (Total Pages-468)
  15. 161 downloads

    DPACO Assam (1951) (Total Pages-613)
  16. 177 downloads

    Final Order DC (1953-1955) (Total Pages-781)
  17. 151 downloads

    Delimitation Orders, Vol. Part-II (1956) (Total Pages-336)
  18. 136 downloads

    DPACO (1956) (Total Pages-753)
  19. 136 downloads

    DPACO (1956) (Total Pages-631)
  20. 204 downloads

    DPACO (1961) (Total Pages-653)
  21. 193 downloads

    Delimitation Commission (1964) (Total Pages-566)
  22. 279 downloads

    Delimitation Orders (1967) (Total Pages-558)
  23. 708 downloads

    DPACO (1976) (Total Pages-666)
  24. 770 downloads

    Delimitation of Constituencies (Total Pages-5)
  25. Q 1. There are 543 Parliamentary constituencies in India each electing one member. Who demarcates the boundaries of these constituencies? Ans. Delimitation Commission Under Article 82 of the Constitution, the Parliament by law enacts a Delimitation Act after every census. After coming into force commencement of the Act, the Central Government constitutes a Delimitation Commission. This Delimitation Commission demarcates the boundaries of the Parliamentary Constituencies as per provisions of the Delimitation Act. The present delimitation of constituencies has been done on the basis of 2001 census figures under the provisions of Delimitation Act, 2002. Notwithstanding the above, the Constitution of India was specifically amended in 2002 not to have delimitation of constituencies till the first census after 2026. Thus, the present Constituencies carved out on the basis of 2001 census shall continue to be in operation till the first census after 2026.. Q 2. What is the main basis for allocation of seats to various States in the Lok Sabha? Ans. Population of the State Population is the basis of allocation of seats of the Lok Sabha. As far as possible, every State gets representation in the Lok Sabha in proportion to its population as per census figures. Q 3. Is there any reservation of seats for any special category in Lok Sabha? Ans. Yes In Lok Sabha there is reservation of seats for Scheduled Castes and Scheduled Tribes. Here also census figures are taken into account. Q 4. On what basis is this reservation made? Ans. Allocation of seats for Scheduled Castes and Tribes in the Lok Sabha are made on the basis of proportion of Scheduled Castes and Tribes in the State concerned to that of the total population, vide provision contained in Article 330 of the Constitution of India read with Section 3 of the R. P. Act, 1950. Q 5. How many seats are reserved for Scheduled Castes in Lok Sabha? Ans. 84 For Scheduled Castes, 84 seats are reserved in Lok Sabha. The 1st schedule to Representation of People Act, 1950 as amended vide Representation of People (Amendment) Act , 2008 gives the Statewise breakup. Q 6. How many seats are reserved for Scheduled Tribes in Lok Sabha? Ans. 47 For Scheduled Tribes, 47 seats are reserved in Lok Sabha. The 1st schedule to R. P. Act, 1950 as amended vide Representation of People (Amendment) Act , 2008 gives the Statewise break up. Q 7. Which are the States having the minimum number of seats in Lok Sabha? Ans. The following States and Union Territories have one seat each in the Lok Sabha Mizoram Nagaland Sikkim Andaman and Nicobar Islands Chandigarh Dadra and Nagar Haveli Daman and Diu Lakshadweep Pondicherry Q 8. How many States are there in India? Ans. 29 There are 29 states in India viz. Andhra Pradesh, Arunachal Pradesh, Assam, Bihar, Chhattisgarh, Goa, Gujarat, Haryana, Himachal Pradesh, Jammu and Kashmir, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Maharashtra, Manipur, Meghalaya, Mizoram, Nagaland, Orissa, Punjab, Rajasthan, Sikkim, Tamil Nadu, Telangana, Tripura, Uttar Pradesh, Uttaranchal and West Bengal. Q 9. How many Union Territories are in India? Ans. Seven There are 7 Union Territories in India. Andaman and Nicobar Islands, Chandigarh, Dadra and Nagar Haveli, Daman and Diu, Delhi, Lakshadweep and Pondicherry. Q 10. For every State, there has to be a Legislative Assembly, but it is not so in the case of all Union Territories. Which are the U.Ts. having a Legislative Assembly? Ans. Two Out of the 7 Union Territories, only Delhi and Pondicherry have Legislative Assemblies.

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