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  1. 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.
  2. 841 downloads

    No.3/4/2020/SDR/Vol.II Dated: 21st October, 2020 To, The Chief Electoral Officers all States and Union Territories. Sub: Conduct of Elections (Amendment) Rules, 2020 – Amendment of Rule 90 of Conduct of Elections Rules, 1961 – Increase in maximum limit of election expenses – regarding. Sir/Madam, I am directed to send herewith a copy of the Ministry of Law and Justice, Legislative Department’s, Notification S.O. 3667(E) dated 19th October, 2020, amending Rule 90 of Conduct of Elections Rules, 1961 thereby increasing the upper limit of election expenses applicable to candidates at elections to Lok Sabha and Legislative Assemblies. This may be brought to the notice of all District Election Officers, Returning Officers and other election authorities concerned and also to the State Units of recognized political parties and all registered unrecognized political parties based in your State/Union territory, for their information. Kindly acknowledge receipt.

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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