Voter Helpline App (for Android)
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content

Use the Advance Search of Election Commission of India website

Showing results for tags 'political party'.

  • Search By Tags

    Type tags separated by commas.
  • Search By Author

Content Type


Product Groups

There are no results to display.

Categories

  • Current Issues
  • Important Instructions
  • Tender
  • Press Releases
    • Press Releases 2019
    • Press Releases 2018
    • Press Releases 2017
    • Press Releases 2016
    • Press Releases 2015
    • Press Releases 2014
    • Press Releases 2013
    • Press Releases 2012
    • Press Releases 2011
    • Press Releases 2010
    • Press Releases 2009
    • Press Releases 2008
    • Press Releases 2007
    • Press Releases 2006
    • Press Releases 2005
    • Press Releases 2004
    • Press Releases 2003
    • Press Releases 2002
    • Press Releases 2001
    • Press Releases 2000
    • Press Releases 1999
    • Press Releases 1998
  • Handbooks, Manuals, Model Check List
    • Handbooks
    • Manuals
    • Model Check List
    • Landmark Judgments
    • Archives
  • Compendium of Instructions
    • Compendium of Instructions (Archive)
  • Judicial Reference
    • Disqualification on the ground of -
    • List of disqualified Persons
    • Orders & Notices - Model Code of Conduct
    • Orders & Notices - Miscellaneous
  • EVM
    • EVM - Audio files
  • Candidate
    • Candidate Affidavits
    • Candidate Election Expenditure
    • Candidate Nomination and other Forms
  • Political Parties
    • Political Parties Registration
    • List of Political Parties
    • Election Symbol
    • Constitution of Political Parties
    • Organizational Election
    • Recognition/De-recognition of Parties
    • Dispute, Merger etc
    • Misc, Orders, Notices, etc
    • Transparency Guidelines
    • Current Instructions
    • Contribution Reports
    • Electoral Trust
    • Expenditure Reports
    • Annual Audit Report
    • Seizure Reports
  • General Elections
  • Assembly Elections
  • Bye Elections
  • Bye-Election Results
  • Presidential Election
  • Statistical Report
  • Library & Publication
  • My Vote Matters
  • Cyber Security Newsletter
  • Training Materials
  • Electoral Roll
  • Delimitation
  • Delimitation Website
  • International Cooperation
  • Best Sharing Portal
  • Election Manifestos
  • Rajbhasha
  • Communication
  • Cyber Security Awareness
  • Proposed Election Reforms
  • Observer Instructions
  • Overseas Electors
  • Affidavit Verification Reports
  • Other Resources
  • Archive

Categories

  • Elections
    • Election to the Council of States
    • Presidential Election
    • FAQs for ROs/DEOs
    • Election Machinery
    • Parliament
    • Delimitation of Constituencies
    • Contesting for Elections
    • Counting & Declaration of Result
  • Voter / Electors
    • Resident Electors
    • Overseas Electors
    • Service Voter
  • EVM
    • General Q/A
    • Security Features
  • Registration of Political Parties
  • Model Code of Conduct

Categories

  • EVM Awareness Films
  • EVM Training Films

Categories

  • Voter Helpline App
  • cVIGIL
  • Candidate Suvidha App
  • PwD App
  • Voter Turnout app
  • Booth App

Categories

  • Web Applications
  • Mobile Applications

Find results in...

Find results that contain...


Date Created

  • Start

    End


Last Updated

  • Start

    End


Filter by number of...

Found 13 results

  1. 503 downloads

    No. ECI/PN/01/2020 Dated: 01 January, 2020 PRESS NOTE Subject : Registration of political parties under Section 29A of the Representation of the People Act, 1951 – Political Parties Registration Tracking Management System (PPRTMS) – regarding. Registration of political parties is governed by the provisions of Section 29A of the Representation of the People Act, 1951. An association seeking registration under the said Section has to submit an application to the Commission within a period of 30 days following the date of its formation, as per the guidelines p
  2. From 1st January 2020, Political Parties can track their application online from the ECI website.
  3. 1,143 downloads

    No. ECI/PN/114/2019 Date: 2nd December, 2019 PRESS NOTE Subject: Registration of political parties under section 29A of the Representation of the People Act, 1951- issue of additional guidelines- regarding. Registration of political parties is governed by the provisions of section 29A of the Representation of the People Act, 1951. A party seeking registration under the said section with the Commission has to submit an application to the Commission within a period of 30 days following the date of its formation in prescribed format with basic particular
  4. 587 downloads

    No. ECI/PN/106/2019/Communication Dated: 4th November, 2019 PRESS NOTE Sub: General Election to Legislative Assembly of Jharkhand 2019- Allotment of Broadcast/Telecast time to National/State Political Parties -regarding. A copy of the Commission’s Order No.437/TA-LA/1/2019/Communication, dated 4th November, 2019 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assembly of Jharkhand, 2019 is enclosed for the information of the general public.
  5. 2,364 downloads

    1. United Socialist Party 2. Bhartiya Samta Party 3. Akhand Bharat Chetna Dal 4. Indian Democratic People’s Party 5. Rashtra Uday Party 6. Krantikari Shetkari Party 7. Sarv Samaj Party 8. Bhartiya Jan Samrat Party 9. Bhartiya Mahasangh Party 10. India Janshakti Party 11. Bharatiya Aamjan Party (Vivekanand) 12. Aadarsh Bharat Nirman Dal 13. Fauji Kisan Party 14. Bharatiya Sarvjan Vikas Party 15. Bharat Jago Janta Party 16. Professional Party of India 17. Andhra Pr
  6. 229 downloads

    Order dt 08.08.2019 in the Dispute case of Rashtriya Lok Samta Party, a recognized party in the State of Bihar
  7. 1,756 downloads

    Memorandum submitted by 22 Political Parties regarding process to be followed for counting of VVPAT Slips in General Elections-2019 reg.
  8. 1,644 downloads

    Revised Formats of Candidates' Abstract Statement and Pol. Party Expenditure Statement 08.05.2019
  9. 777 downloads

    Section 126 of the RP Act, 1951, inter-alia, prohibits election campaign activities through public meetings, processions, etc, and displaying of election matter by means of television and similar apparatus. The purpose sought to be served by this prohibition is to provide a period of tranquil (silence period) for the electors before the voting day. In a multi-phased election, the silence period of last 48 hours may be on in certain constituencies while campaign is ongoing in other constituencies. In such event, there should not be any direct or indirect reference amounting to soliciting s
  10. 149 downloads

    Donations etc., received by candidates from any person entity or political party for the purpose of election campaign during election-Regarding (Bilingual)
  11. 31 downloads

    Conditions for treating a candidate as one set up by political party - Requirements to be followed - regarding (Bilingual)
  12. 2,433 downloads

    Political Party And Election Symbol (English & Hindi)
  13. Q.1. Is it necessary for an association to get registered by the Election Commission? Ans. No It is not necessary for every association to get registered by the Election Commission. Only an association or body of individual citizens of India calling itself a political party and intending to avail itself of the provisions of Part-IV-A of the Representation of the People Act, 1951, (relating to registration of political parties) is required to get itself registered with the Election Commission of India. Q.2. What are the benefits of registration with the Election Commission of India?

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.

×
×
  • Create New...