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  1. 260 downloads

    No.3/4/ID/2021/SDR/VOL.II Dated: 26th March, 2021 ORDER 1. Whereas, Section 61 of the Representation of the People Act, 1951 provides that with a view to preventing impersonation of electors, so as to make the right of genuine electors to vote under section 62 of that Act more effective, provisions may be made by rules under that Act for use of Electors Photo Identity Card for electors as the means of establishing their identity at the time of polling; and 2. Whereas, Rule 28 of the Registration of Electors Rules, 1960, empowers the Election Commission to direct, with a view to preventing impersonation of electors and facilitating their identification at the time of poll, the issue of Electors Photo Identity Card to electors bearing their photographs at State cost; and 3. Whereas, Rules 49H (3) and 49K (2) (b) of the Conduct of Elections Rules, 1961, stipulate that where the electors of a constituency have been supplied with Electors Photo Identity Card under the said provisions of Rule 28 of the Registration of Electors Rules, 1960, the electors shall produce their Electors Photo Identity Card at the polling station and failure or refusal on their part to produce those Electors Photo Identity Card may result in the denial of permission to vote; and 4. Whereas, a combined and harmonious reading of the aforesaid provisions of the said Act and the Rules, makes it clear that although the right to vote arises by the existence of the name in the electoral roll, it is also dependent upon the use of the Electors Photo Identity Card, where provided by the Election Commission at State cost, as the means of establishing their identity at the time of polling and that both are to be used together; and 5. Whereas, the Election Commission made an Order on the 28th August, 1993, directing the issue of Electors Photo Identity Card (EPIC) to all electors, according to a time bound programme; and 6. Whereas, Electors Photo Identity Card have been issued to approximate 100% electors in the State of Kerala,Tamil Nadu, Andhra Pradesh, Karnataka, Gujarat, Jharkhand, Madhya Pradesh, Maharashtra, Mizoram, Nagaland, Odisha, Rajasthan, Telangana & Uttarakhand and 7. Now, therefore, after taking into account all relevant factors and the legal and factual position, the Election Commission hereby directs that for the current bye-elections from 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu 23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan & 59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh, 252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST) Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha, 179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhand notified on 12-03-2021& 23-03-2021, all electors who have been issued EPIC shall produce the EPIC for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity: - (i) Aadhaar Card, (ii) MNREGA Job Card, (iii)Passbooks with photograph issued by Bank/Post Office, (iv) Health Insurance Smart Card issued under the scheme of Ministry of Labour, (v) Driving License, (vi) Pan Card, (vii) Smart Card issued by RGI under NPR, (viii) Indian Passport, (ix) Pension document with photograph, (x)Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and (xi) Official identity cards issued to MPs/MLAs/MLCs. 8. In the case of EPIC, clerical errors, spelling mistakes, etc. should be ignored provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer of another Assembly Constituency, such EPIC shall also be accepted for identification provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the alternative photo documents mentioned in Para 7 above. 9. Notwithstanding anything in Para 7 above, overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station.
  2. 249 downloads

    No.3/4/ID/2021/SDR/VOL.I Dated: 5th March, 2021 ORDER 1. Whereas, Section 61 of the Representation of the People Act, 1951 provides that with a view to preventing impersonation of electors, so as to make the right of genuine electors to vote under section 62 of that Act more effective, provisions may be made by rules under that Act for use of Electors Photo Identity Card for electors as the means of establishing their identity at the time of polling; and 2. Whereas, Rule 28 of the Registration of Electors Rules, 1960, empowers the Election Commission to direct, with a view to preventing impersonation of electors and facilitating their identification at the time of poll, the issue of Electors Photo Identity Card to electors bearing their photographs at State cost; and 3. Whereas, Rules 49H (3) and 49K (2) (b) of the Conduct of Elections Rules, 1961, stipulate that where the electors of a constituency have been supplied with Electors Photo Identity Card under the said provisions of Rule 28 of the Registration of Electors Rules, 1960, the electors shall produce their Electors Photo Identity Card at the polling station and failure or refusal on their part to produce those Electors Photo Identity Card may result in the denial of permission to vote; and 4. Whereas, a combined and harmonious reading of the aforesaid provisions of the said Act and the Rules, makes it clear that although the right to vote arises by the existence of the name in the electoral roll, it is also dependent upon the use of the Electors Photo Identity Card, where provided by the Election Commission at State cost, as the means of establishing their identity at the time of polling and that both are to be used together; and 5. Whereas, the Election Commission made an Order on the 28th August, 1993, directing the issue of Electors Photo Identity Card (EPIC) to all electors, according to a time bound programme; and 6. Whereas, Electors Photo Identity Card have been issued to approximate 100% electors in the State of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry and 7. Now, therefore, after taking into account all relevant factors and the legal and factual position, the Election Commission hereby directs that for the General Election to the State Legislative Assemblies ofAssam notified/to be notified on 02-03-2021, 05-03-2021 & 12-03-2021, of Kerala, Tamil Nadu & Puducherry to be notified on 12-03-2021 and of West Bengal notified/to be notified on 02-03-2021, 05-03-2021, 12-03-2021, 16-03-2021, 23-03-2021, 26-03-2021 & 31-03-2021, all electors who have been issued EPIC shall produce the EPIC for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity: - (i) Aadhaar Card, (ii) MNREGA Job Card, (iii)Passbooks with photograph issued by Bank/Post Office, (iv) Health Insurance Smart Card issued under the scheme of Ministry of Labour, (v) Driving License, (vi) Pan Card, (vii) Smart Card issued by RGI under NPR, (viii) Indian Passport, (ix) Pension document with photograph, (x) Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and (xi) Official identity cards issued to MPs/MLAs/MLCs. 8. In the case of EPIC, clerical errors, spelling mistakes, etc. should be ignored provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer of another Assembly Constituency, such EPIC shall also be accepted for identification provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the alternative photo documents mentioned in Para 7 above. 9. Notwithstanding anything in Para 7 above, overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station.
  3. 351 downloads

    Biennial Elections to the Karnataka Legislative Council from 02 Graduates' and 02 Teachers' Constituencies, poll for which is scheduled to be taken on 28th October, 2020 - Election Commission's Order regarding Identification of electors.
  4. 112 downloads

    Biennial Elections to the Bihar Legislative Council from 04 Graduates' and 04 Teachers' Constituencies, poll for which is scheduled to be taken on 22nd October, 2020- Election Commission's Order regarding Identification of electors.
  5. 159 downloads

    Bye Elections to the House of the people of Bihar and Legislative Assemblies of Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Madhya Pradesh, Manipur, Nagaland, Odisha, Telangana and Uttar Pradesh,2020. - Identifications of electors of polling stations. The Election Commission hereby directs that for the Bye-Election, all electors who have been issued EPIC shall produce the EPIC for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity: - Aadhaar Card, MNREGA Job Card, Passbooks with photograph issued by Bank/Post Office, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Driving License, Pan Card, Smart Card issued by RGI under NPR, Indian Passport, Pension document with photograph, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and Official identity cards issued to MPs/MLAs/MLCs.
  6. 87 downloads

    The Election Commission hereby directs that for the General Election to the State Legislative Assembly of Bihar notified/to be notified on 01-10-2020, 09-10-2020 and 13-10- 2020 all electors who have been issued EPIC shall produce the EPIC for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity: - Aadhaar Card, MNREGA Job Card, Passbooks with photograph issued by Bank/Post Office, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Driving License, Pan Card, Smart Card issued by RGI under NPR, Indian Passport, Pension document with photograph, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and Official identity cards issued to MPs/MLAs/MLCs. overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station.
  7. 788 downloads

    Commission's Order dated 15th October, 2019, regarding identification of electors at the current bye-elections to the State Legislative Assemblies of Kerala, notified on 23-09-2019 from 01-Manjeshwar, 82-Ernakulam, 102-Aroor, 114-Konni, & 133-Vattiyoorkavu Assembly Constituencies in the State of Kerala. The Commission has directed that all electors in the above said bye elections, who have been issued EPIC have to produce the EPIC for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the alternative photo identity documents mentioned in paragraph 7 of the Order for establishing their identity. The list of documents is reproduced below for clarity: Passport; Driving License; Service Identity Cards with photograph issued to employees by Central/State Govt. PSUs/Public Limited Companies; Passbooks with photograph issued by Bank/Post Office (except passbook issued by Co-operative Banks of Kerala); PAN Card; Smart Card issued by RGI under NPR; MNREGA Job Card; Health Insurance Smart Card issued under the scheme of Ministry of Labour; Pension document with photograph, Official identity cards issued to MPs/MLAs/MLCs Aadhaar Card. Overseas electors shall have to produce their original passport only for identification.
  8. 274 downloads

    Commission's Order dated 12th October, 2019, regarding identification of electors at the current bye-elections to the State Legislative Assemblies, notified on 23-09-2019& 27-09- 2019 from 46 Assembly Constituencies (as per Annexure-I) of 16 States and 23-Samastipur (SC) Parliamentary Constituency in the State of Bihar & 4S-Satara Parliamentary Constituency in the State of Maharashtra.
  9. 1,631 downloads

    Referring to the Commission instructions No.464/INST/2016EPS, dated 21.12.2016 regarding display of Voter Facilitation Posters(VFPs) at polling Stations, wherein, the Commission had allowed Photo Voter Slip as an alternative document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse as these are printed after the finalizations of the roll and distributed just close to the poll through Booth Level Officers. The design of Photo Voter Slip does not incorporate any security feature. ln view of the above facts, Commission decided and issued an instruction No'3/4/ID/2019/SDR/VOL.1, dated 28.02.2019, wherein it is stated that Photo Voter Slip shall not be accepted as a stand-alone identification document for voting and the voters are required to carry EPIC or one of the 11 alternative documents specified by the Commission for voting. ln this connection, the Commission has directed that the Voter Facilitation Poster, comprising the list of alternative documents as specified by the Commission for voting, to be modified suitably. The Chief Electoral Officers are requested to take note of the instruction and bring them to the knowledge of all the DEOs/Ros.
  10. 1,347 downloads

    The Commission has directed that all electors in all constituencies who have been issued EPIC have to produce the Electors Photo Identity Card (EPIC) for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the alternative photo identity documents mentioned in paragraph 8 of the Order for establishing their identity. The list of documents is reproduced below for clarity: (i) Passport, (ii) Driving License, (iii) Service Identity Cards with photograph issued to employees by Central/State Govt.IPSUs/Public Limited Companies, (iv) Passbooks with photograph issued by BankIPost Office, (v) PAN Card, (vi) Smart Card issued by RGI under NPR, (vii) MNREGA Job Card, (viii) Health Insurance Smart Card issued under the scheme of Ministry of Labour, (ix) Pension document with photograph, (x) Official identity cards issued to MPs/MLAsIMLCs, and (xi) Aadhaar Card.. Commission has now decided that Photo Voter Slip shall henceforth not be accepted as a stand-alone identification document for voting. However, Photo Voter Slip will continue to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that Photo Voter Slips shall not be accepted as a stand-alone identification document for voting, the words 'THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING" shall be printed on the Photo Voter Slip in bold letters. Photo Voter Slips shall continue to be printed. Overseas electors shall have to produce their original passport only for identification.
  11. 162 downloads

    Commission's Order dated 10th December, 2018, regarding identification of electors at the current bye-Elections to the State Legislative Assembly, notified on 26-11-2018 from 72-Jasdan Assembly Constituency in Gujarat and 71-Kolebira(ST) Assembly Constituency in Jharkhand.
  12. 67 downloads

    Bye election to the Uttar Pradesh Legislative Council from Kanpur Division Graduates' Constituency-Commission's order reg. Identification of electors. (Bilingual)

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