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  1. 1) What can be the maximum number of members of Rajya Sabha? Ans. 250 The maximum number of members of Rajya Sabha can be 250. Article 80 of the Constitution of India provides that 12 members are to be nominated by the President of India and not more than 238 representatives from the States to be elected by the elected members of the State Legislative Assemblies in accordance with the system of proportional representation by means of the single transferable vote. (Article 80 of the Constitution). 2) What is the present strength of Rajya Sabha? Ans. 245 Members. 12 ar
  2. 780 downloads

    Compendium of Instructions of Conduct of Elections for Volume I, Volume II, Volume III, Volume IV
  3. 2,548 downloads

    Compendium of Instructions of Conduct of Elections Volume I (Part 1), Volume I (Part 2), Volume II, Volume III, Volume IV (Bilingual)
  4. 392 downloads

    Conduct of Election (Amendment) Rules, 2011-Amendment of Rule 90 of Conduct of Elections Rules, 1961-Increase in maximum limit of election expenses - regarding.
  5. 63 downloads

    Role of Observers in conducting Free, Fair & Peaceful Elections
  6. 891 downloads

    Police Training for Elections
  7. 1,072 downloads

    Check List for Police Officers General Elections 2014
  8. Q 1. Can a non-citizen be a candidate? Ans. No A non citizen cannot be a contesting candidate in the elections. Article 84 (a) of the Constitution of India envisages that a person shall not be qualified to be chosen to fill up a seat in the Parliament unless he is a citizen of India. Similar provision exists for State Legislative Assemblies in Article 173 (a) of the Constitution. Q 2 What is the minimum age for becoming a candidate for Lok Sabha or Assembly election? Ans. Twenty Five Years Article 84 (b) of Constitution of India provides that the minimum age for becoming a c
  9. Under the Constitution of India, there shall always be a President of India (See Article 52 of the Constitution). He holds the highest elective office in the country and is elected in accordance with the provisions of the Constitution and the Presidential and vice-Presidential Elections Act, 1952. The said Act is supplemented by the provisions of the Presidential and Vice-Presidential Elections Rules, 1974, and the said Act under Rules form a complete Code regulating all aspects of conduct of elections to the Office of the President. The President holds office for a period of five years from t

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. 

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

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