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  1. 54 downloads

    No. 52/2020/SDR-Vol.I Dated: 13th January,2020 To, The Chief Electoral Officer NCT of Delhi Sub: - General Election to the Legislative Assembly of NCT of Delhi- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding. Sir, I am directed to forward herewith a copy of the Direction dated 13thJanuary, 2020 issued by the Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the manner of transmitting postal ballot papers electronically for transmission of postal ballots for service voters at the current General Election to the State Legislative Assembly of NCT of Delhi. You are requested to forward copy of the Direction to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers /District Election Officers in this regard. Kindly acknowledge receipt. Yours faithfully, (Abhishek Tiwari) Under Secretary -------------------------------- ELECTION COMMISSION OF INDIA Nirvachan Sadan, Ashoka Road, New Delhi-110001 No. 52/2020/SDR/Vol.I Dated: 13th January, 2020 DIRECTION In terms of the provisions of the Second Proviso to sub-rule(l) of Rule 23 of the Conduct of Elections Rules, 1961, the Commission hereby lays down the following manner for transmission of postal ballot papers by electronic means to the service voters and counting of the postal ballots received back from service voters: - 1. Documents to be transmitted - The Returning Officer shall transmit the following documents electronically: (a) Postal Ballot Paper, (b) Form 13-A-Declaration by Elector, (c) Label for Form 13-B- Cover A (Inner Envelope), (d) Label for Form l3-C-Cover B (Outer Envelope), (e) Form l3-D- Instructions for the Guidance of Elector. 2. Mode of transmission- After the Central Administration Officer (C- Admin) activates the RO operations regarding release of postal ballot paper electronically, the Returning Officer shall be able to log into the system and perform the following activities. a. Enter/view the data for the election of his constituency as per the election schedule (i.e. description of the election, state code of constituency, type of constituency (AC or PC), number of constituency, name of constituency, date of the election and RO address for mailing/dispatching back the marked Postal b. Enter/view the download window (i.e. start date and time and end date and time) for Postal Ballot c. Load template of the Postal Ballot Paper specific to his constituency d. View and approve the sample Postal Ballot generated by the system
  2. 124 downloads

    No. 52/2020/ VOL.I Dated: 10th January, 2020 To, The Chief Electoral Officer NCT of Delhi Delhi. Subject: Commission’s Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot – regarding. Sir, In continuation of the Commission's letter No. 52/2019/SDR/ETPBS-Vol.II dated 8th January, 2020, I am directed to forward herewith the Commission's Notification No. 52/2020/SDR dated 10th January, 2020 notifying the categories of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission.
  3. 69 downloads

    Voting through postal ballot by Absentee Voters on Essential Service (AVES) By the Conduct of Elections (Amendment) Rules, 2019, ‘Absentee Voters’ have been given the facility of voting through postal ballot paper. Provisions made by the amendments (1) `Absentee Voter’ has been defined in clause (a) of Rule-27A of CE Rules, 1961 as a person belonging to the class of persons notified by the Commission in terms of clause (c) of Section-60 of RP Act, 51 comprising persons employed in essential services who, on account of the compulsion of their duties, are not able to be present in their polling station on the day of poll. This category would also include senior citizens of 80 plus age and those belonging to the category of physically disabled (PWD). (2) The Commission has notified the officials of (i) Delhi Metro Rail Corporation, (ii) Northern Railway (Passenger and Freight) Services and (iii) Media persons to whom authority letters have been issued with the approval of the Commission as absentee voters on the category of essential service for the purpose of the facility of postal ballot voting. Accordingly, the officials of these categories who are enrolled in the electoral roll in Delhi and who would be certified to be on duty on the day of poll (08-2-2020), and on account of theirsuch official duties,will not be able to be present in the polling station for voting on that day, will be eligible for voting through postal ballot as absentee voters in the essential service category. (3) Absentee Voter wishing to vote by postal ballot has to make application to the Returning Officer in Form-12D giving all requisite particulars. In the case of those Absentee Voters belonging to the category of essential services, their application is required to be verified by the Nodal officer appointed by the organisation concerned. Such application seeking postal ballot facility should reach the RO within five days following the date of notification of the election concerned.
  4. 72 downloads

    No. 52/2019/SDR/ETPBS-VOL.II Dated: 8th January, 2020 To, The Chief Electoral Officer NCT of Delhi Delhi. Subject: Commission’s Notification under Section 60(c) of the RP Act, 1951- issue of postal ballot electors above the age of 80 years and electors with Physical disability -regarding. Sir, I am directed to forward herewith the Commission’s Notification No. 52/2020/SDR dated 8th January, 2020 on the subject cited. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. A copy of the procedure to be adopted for voting through postal ballot by Absentee voters in the category of senior citizens (AVSC) and PwDs (AVPD) is also enclosed herewith. Kindly acknowledge. Yours faithfully, (N.T.Bhutia) Secretary
  5. 288 downloads

    General Election to the Legislative Assembly of Jharkhand 2019- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically regarding
  6. 353 downloads

    Bye-Election to the Legislative Assembly of Karnataka, 2019. Commission's Direction regarding transmission of postal ballot papers for service voters electronically-ETPBs regarding.
  7. 379 downloads

    No. ECI/PN/101/2019 Dated: 28th October, 2019 PRESS NOTE Subject: Postal ballot facilities for Absentee voters of essential services, Senior citizens of more than 80 years and marked PwD electors Election Commission has been laying special emphasis to ensure that the electors who are also Persons with Disabilities (PwD) and senior citizens are facilitated in every way to ensure their wider participation in the electoral process. One of the standing items in the agenda for review by the Commission of the preparations of various States and UTs for the electoral process is facilitation of these categories besides other similarly placed categories. There are two aspects of this issue viz., the creation of requisite infrastructure and suitable legal framework to facilitate the process. On the legal side, after studying the needs of those citizens, who are unable to come to the polling stations due to the degree of their disability as well as those who are left out their due to engagements in various capacities in the discharge of essential services e.g., railways, state transports and aviation etc., the Commission made a recommendation to the Union Government (Ministry of Law and Justice) on 2nd September, 2019 and on 22 October 2019, the Central Government amended the Rules accordingly. Salient features of these amendments are as follows: A concept of ‘absentee voter’ has been introduced and defined for the elections; ‘absentee voter’ means a person belonging to such class of persons as may be notified, under clause (c) of section 60 of the Act, and who is employed in essential services as mentioned in the said notification, and includes an elector belonging to the class of senior citizen or persons with disability [rule 27 A (aa)]; ‘person with disability’ means a person flagged as person with disability in the data base for the electoral roll; ‘senior citizen’ for the purpose of this Part means an elector belonging to the class of absentee voters and is above 80 years of age; In case of an absentee voter, the application shall be made in Form 12D, and shall contain such particulars as specified therein, and shall be duly verified by the Nodal Officer for the absentee voter, other than senior citizen or persons with disability, which shall reach the Returning Officer within five days following the date of notification of election; in the case of absentee voter, postal ballot paper shall be returned to the centre provided for recording of vote under sub-rule(3) of rule 27F, subject to any direction that may be issued by the Election Commission in this behalf. These two categories of voters- senior citizen of more than 80 years of age and PwD electors marked in the electoral roll –will have now choice of voting either as absentee voter or as a regular voter on the poll day. If any of the electors belonging to these categories intends to vote early, then as per the amended Rule 27 C of the Conduct of Election Rules, 1961, he/she shall make an application in a new Form 12 D, which shall reach the Returning Officer within 5 days following the date of notification of election. After the receipt of such application, the elector will be issued a postal ballot paper, which shall be deposited in the specified centre after recording of vote. After the receipt of the notification, the Election Commission has started working on detailed guidelines and SoPs to facilitate the process of postal ballot paper for these identified categories of voters immediately. These guidelines will include the identification of such voters, the manner of outreach, the methods of collection as well as voting in the specified centres in each constituency. The Commission is also taking a number of steps including personal contact under its SVEEP initiatives to make the electors aware of this new facility so that such electors can exercise their voting right in the manner they intend to do. The Election Commission is committed to ensure the ease of voting to all such categories of electors. With this new initiative, the Commission is sure that the senior citizens of more than 80 years of age and the PwD electors will have the choice of exercising their right to franchise from their homes. However, such voters have both the choices available either voting through postal ballot by following due procedure or going to the polling station on polling day for voting to exercise their electoral rights in the largest democracy in the world.
  8. 321 downloads

    Postal ballot voting facility for senior citizens and PWDs who wish to vote through postal ballot-- Commission's Notification regarding
  9. 238 downloads

    Postal ballot facility for the categories of Senior Citizen and Persons with Disabilities-Direction and guidelines-reg.
  10. 533 downloads

    Commission's Direction dated 9th October, 2019 issued by the Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961,laying down the manner of transmitting postal ballot papers electronically for transmission of postal ballots for service voters at the current General Elections to the State Legislative Assemblies of Haryana & Maharashtra, bye elections to 51 Assembly Constituencies(as per Annexure-I) of 18 States and bye-elections from 23-Samastipur(SC) Parliamentary Constituency in the State of Bihar & 45-Satara Parliamentary Constituency in the State of Maharashtra.
  11. Version 1.0.0

    1,314 downloads

    SOP for Counting of Service Voters using ETPBS Note: Scanning of QR Codes should be done in sequence without fail. Form 13-C should be scanned first, followed by both the QR Code on Form 13-A and then Form 13-B of the same postal ballot. Sequence of QR Code scanning should not be change under any circumstances. Step 1: The Outer covers (Form 13-C) which is having QR Code on lower right hand side, it will be read by the QR Code Reader and necessary valid checks will be performed for possible duplicates and verification of the service voter. A unique serial number will be provided by the computer. This serial number will also be manually marked by RO on the envelope being verified. Step 2: If no duplicate and correct verification is found, then only outer envelope (Form 13-C) will be open. Step 3: Open the outer cover (Form 13-C) and take out the two documents which are required to be found inside. The first one is declaration (Form 13-A) and the second one is inner cover (Form 13-B) containing the postal ballot paper. Step 4: RO should take out the declaration from Outer Envelope, Form 13-A and the inner cover in Form 13-B. Step 5: Now scan two QR Codes on Form 13-A one by one and after that scan the QR Code which is on lower right side on Form 13-B. Step 6: Note down the Sl. No. generated in all the above Covers. Step 7: If the QR Code reading does not raise any anomaly, keep Form 13B envelope and the Declaration back in Form 13C envelope and keep the envelope in a tray meant for valid Envelopes to be taken up for counting. If the QR Code reading indicates any discrepancy such as the documents not being genuine or multiple copies of the document have been received, such envelopes shall be kept in a separate tray meant for rejected envelopes. In the case of rejection of envelope/documents on QR code reading, the ARO in-charge of the team should see and satisfy himself about the discrepancy shown in QR code reading that results in rejection.
  12. 1,400 downloads

    General Elections to the House of the People, 2019 and General Elections to the Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim and bye elections to 37 Assembly Constituencies of 12 States to be held simultaneously - Commission's Direction regarding transmission of postal ballot papers for service voters, electronically. The Direction dated 20th March, 2019 issued by the Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the manner of transmitting postal ballot papers electronically for transmission of postal ballots for service voters at the current General Elections to the House of the People, 2019, State Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim and bye elections to 37 Assembly Constituencies (as per Annexure-I) of 12 States. You are requested to forward copy of the Direction to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers IDistrict Election Officers in this regard.
  13. 516 downloads

    Postal ballot papers returned undelivered - procedure to be followed. (Bilingual)
  14. 372 downloads

    Particulars to be printed on the postal ballot papers-reg.
  15. 141 downloads

    Counting of postal ballots – additional instructions
  16. 125 downloads

    Voting through postal ballots – additional instructions for more transparency- regarding.
  17. 24 downloads

    Format for recording tally of Postal ballot papers- regarding.
  18. 10 downloads

    Counting of postal ballots – additional instructions
  19. 12 downloads

    Voting through postal ballots – additional instructions for more transparency- regarding.
  20. 11 downloads

    Counting of postal ballots – additional instructions
  21. 903 downloads

    Check List for Postal Ballots General Elections 2014

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. 

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