Voter Helpline App
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 'postal ballot to absentee voters'.

  • 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 2020
    • 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
  • 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
  • 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 4 results

  1. 212 downloads

    No.52/2021/SDR/Vol.I Dated: 17th March, 2021 26 Phalguna, 1942(Saka) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, on due consideration of the matter in consultation with the Government, the Election Commission hereby notifies that the persons employed in the following essential services: Loco Pilots, Assistant Loco Pilots, Motormen, Guards, Travelling Ticket Examiners, AC Coach Attendants, Railway Protection Force Personnel on Train, escorting duties of the Railway Department. Media persons authorized by ECI for poll day; Aviation; and Shipping who on account of being on duty on the day of poll in the current Bye-Election to House of the People of Tamil Nadu notified on 12-03-2021, will not be able to be present in their respective polling station, as a class of persons to give vote by postal ballot in the said bye election as per the provisions of Part-IIIA of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification, SO No. 3786(E), dated 22nd October, 2019, and directions and guidelines issued by the Election Commission, in this behalf.
  2. 246 downloads

    No.52/2021/SDR/Vol.I Dated: 17th March, 2021 26 Phalguna, 1942 (Saka) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, the Election Commission hereby specifies that the electors above the age of 80 years and electors with physical disability (benchmark) as already marked/flagged in the data base of the electoral rolls of the State and, who request for voting by postal ballot paper and subject to the verification of his request by Returning Officer concerned, would be a class of persons to give vote by postal ballot in the current bye-elections to the House of the People in the State notified/to be notified under Section 30 of Representation of the People, 1951, as per the provisions in Part-III A of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification SO No. 3786(E), dated 22nd October, 2019, and the directions and guidelines issued by the Election Commission.
  3. 136 downloads

    No.52/2021/SDR/Vol.I Dated: 26th March, 2021 Chaitra 5, 1943 (SAKA) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, the Election Commission hereby specifies that the electors above the age of 80 years and electors with physical disability (benchmark) as already marked/flagged in the data base of the electoral rolls of the State and, who request for voting by postal ballot paper and subject to the verification of his request by Returning Officer concerned, would be a class of persons to give vote by postal ballot in the current bye-elections to the House of the People and Legislative Assembly in the State notified under Section 30 of Representation of the People Act, 1951, as per the provisions in Part-III A of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification SO No. 3786(E), dated 22nd October, 2019, and the directions and guidelines issued by the Election Commission.
  4. 116 downloads

    No.52/2021/SDR/Vol.I Dated: 17th March, 2021 26 Phalguna, 1942(Saka) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, on due consideration of the matter in consultation with the Government, the Election Commission hereby notifies that the persons employed in the following essential services: Health Department, Police, Fire Force, Jail, Excise, Milma, Electricity, Water Authority, K.S.R.T.C., Treasury Service, Forest, Central Govt. Institution (All India Radio, Dooradarshan, BSNL, Railways, Posts & Telegraph and Aviation) , Ambulance; Media Persons authorized by ECI for poll coverage; Aviation; and Shipping who on account of being on duty on the day of poll in the current bye election to House of the People of Kerala notified on 12-03-2021 ,will not be able to be present in their respective polling station, as a class of persons to give vote by postal ballot in the said bye election as per the provisions of Part-IIIA of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification, SO No. 3786(E), dated 22nd October, 2019, and directions and guidelines issued by the Election Commission, in this behalf.

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 Mobile App 'Voter Helpline' from Play Store and App Store. The  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...