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  1. 522 downloads

    No. ECI/PN/67/2021 Dated: 28th May 2021 PRESS NOTE Bye Election to the Council of States -Deferment of election – reg. There is one casual vacancy in the Council of States as per the details below: Name of State Name of the member Cause of vacancy Date of Vacancy Term upto Kerala Shri Jose K. Mani Resignation 11.01.2021 01.07.2024 2. As per the provisions of Section 151A of the Representation of the People Act, 1951, the vacancy are required to be filled, through bye election within six months from date of occurrence of vacancy, provided that 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 the said bye election till the pandemic situation significantly improves and conditions become conducive to hold above mentioned bye-election. 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. 436 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.
  3. 468 downloads

    Biennial Elections to the Legislative Councils of Andhra Pradesh and Telangana by the members of respective Legislative Assemblies (MLAs)- Deferment of elections– reg.
  4. 530 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.
  5. 726 downloads

    Biennial Election to the Legislative Councils of Maharashtra and Bihar (by members of Legislative assembly)- ECI Order dated 03.04.2020
  6. 190 downloads

    No. ECI/PN/33/2020 Dated: 3rd April, 2020 PRESS NOTE ECI DEFERS RAJYA SABHA POLL FURTHER IN VIEW OF COVID-19; FRESH DATE TO BE ANNOUNCED LATER On 25.02.2020, Election Commission of India announced elections to the Council of States to fill 55 seats of Members from 17 States, retiring in the month of April, which were notified vide No. 318/CS-Multi/2020(1) dated 06.03.2020. After the last date of withdrawal on 18.03.2020, respective Returning Officers declared 37 seats from 10 States filled in uncontested. Now, as per the reports received from the concerned Returning Officers, the biennial elections for 18 seats from the States of Andhra Pradesh, Gujarat, Jharkhand, Madhya Pradesh, Manipur, Meghalaya and Rajasthan were to be conducted on 26.03.2020 (Thursday) and the date before which election was to be completed as earlier announced by the Commission was 30.03.2020 (Monday). The term of the seats, which are to be filled in pursuance to the above said notification dated 06.03.2020, is completing as per following details: 09.04.2020 Andhra Pradesh – 04 Jharkhand – 02 Madhya Pradesh – 03 Manipur – 01 Rajasthan – 03 Gujarat – 04 12.04.2020 Meghalaya - 01 Total - 18; Election Commission of India vide notification dated 24.03.2020, in view of unforeseen public health emergency emerging from COVID-19, invoking section 153 of the Representation of the People Act, 1951 extended the period of completion of election including postponing the date of poll and counting concerning elections to the Council of States to fill the seats of Members retiring in the month of April, which were notified vide No. 318/CS-Multi/2020(1) dated 06.03.2020; On 24.03.2020, the National Disaster Management Authority issued order to take measures for ensuring social distancing so as to prevent the spread of COVID-19 in the country. Subsequent to this, Ministry of Home Affairs, Government of India vide its Order dated 24.03.2020 under section 10(2)(1) of the Disaster Management Act, 2005 has issued detailed guidelines including restrictions on movement and gathering for the maintenance of public safety and avoiding health hazard to take effective measures so as to prevent the spread of COVID-19 in the country. The Ministry has further issued orders dated 25.03.2020, 27.03.2020 and 29.03.2020 for continuing with these measures. The Ministry has also written to all the Chief Secretaries in the country for strict compliance of all the lockdown measures to contain the spread of COVID-19 in the country. These measures are enforced throughout the country for a period of three weeks from 25.03.2020. The electoral process necessarily involves movement and gathering of polling officials, agents of political parties, support officials and members of respective Legislative Assemblies on the poll day, which may put public safety at risk and create public health hazard; Commission has reviewed the current unforeseen situation of public health emergency and the feasibility of completing the poll process for the aforesaid election. Commission, after taking all facts and circumstances in view, is of considered view that continuing electoral process in the current environment may not be feasible in view of the restrictions for the maintenance of public safety and avoiding health hazard, and therefore, aforesaid election can not be completed within its scheduled term, as mentioned in para 2 above. In view of the above, Commission invoking its powers under Article 324 of the Constitution of India read with section 153 of the Representation of the People Act, 1951 has further extended the period of election beyond the prescribed term(s) of above mentioned seats. The list of contesting candidates, already published for the said elections by the respective Returning Officers shall remain valid for the purposes of remaining activities, as prescribed under the said notifications. Fresh date of poll and counting for the said biennial elections shall be intimated in due course after reviewing the prevailing situation.

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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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