Voter Helpline App (for Android)
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content
  • Search In
    • More options...
    Find results that contain...
    Find results in...
    How to Search

Use the Advance Search of Election Commission of India website

Showing results for tags 'press release'.



More search options

  • Search By Tags

    Type tags separated by commas.
  • Search By Author

Content Type


Categories

  • Current Issues
  • Important Instructions
  • Tender
  • Press Releases
    • 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

Find results in...

Find results that contain...


Date Created

  • Start

    End


Last Updated

  • Start

    End


Filter by number of...

Found 83 results

  1. 133 downloads

    No. ECI/PN/109/2019 Dated: 16th November, 2019 PRESS NOTE ECI to establish a Visiting Chair on Interdisciplinary Approach to Electoral Studies in memory of former CEC Sh T N Seshan Chair will be mentored by Sh N Gopalaswami Former CEC CEC Delivers the Keynote Address at Law Conclave at NIRMA University, Ahmedabad To commemorate and celebrate Sh T N Seshan’s special connect with the young and aspiring India, Election Commission of India has decided to establish and fund a Visiting chair on interdisciplinary approach to Electoral Studies in the Centre for Curriculum Development at India international institute of Democracy and Election Management( IIIDEM ), New Delhi from 2020-2025. The Chair will be mentored by Sh N Gopalaswami Former CEC. Chief Election Commissioner Sh Sunil Arora today announced this decision while delivering the Keynote address at the Institute of Law, NIRMA University, Ahmedabad. President of NIRMA University, Dr Karsanbhai K Patel, Sh.Umesh Sinha Secretary General ECI, Vice Chancellor-Dr. Anup Singh, Dr Purvi Pokhariyal, Director, Institute of Law, faculty and students were present on the occasion. Sh Arora had been invited by the University on the occasion of Law Conclave organized in memory of the legendary Constitutional expert, economist and jurist par excellence Shri Nani Palkhiwala. Speaking on the occasion Sh Arora said “Sh T N Seshan’s enduring contribution to the cause of probity, transparency and integrity in various aspects of the electoral process in India has made his name synonymous with electoral best practices worldwide. In his memory thus ECI would establish the Chair. It shall be our endeavour to ensure that the Chair becomes fully functional during the next academic session August- September, 2020.” The detailed modalities of the establishment of the Chair shall be worked out by Sh. Umesh Sinha, Secretary General, Sh. Dharmendra Sharma, DG IIIDEM and Mona Sreenivas, Director ECI and will be presented to the Commission by March 15, 2020. The Visiting Chair programme will be targeted to young academics with proven track record in fields relatable to electoral studies. The Chair will also be expected to curate one National Level Seminar on specific aspects of Electoral Studies. The Visiting Chair will also supervise designing and development of interdisciplinary curriculum/ modules for further training and research at the IIIDEM. Delivering his lecture on Electoral law - its evolution and practice in India, Chief Election Commissioner said “Coincidentally, the 70th Anniversary of the adoption of the Constitution of India on 26th November, 1950 is close at hand, affording an opportunity for all of us to deliberate upon the path ahead”. Sh Arora said “Our Constitution is a living document. In many ways, it is also an evolving document which has endured the test of times. From its very inception, the Constitution has spelt, for each and every Indian, a vocabulary of rights, entitlements, duties as well as the trinity of equality, freedom and dignity which make life meaningful” CEC said. The Election commission, like any institution, has to constantly reinvent itself in order to confront new and emerging challenges”, CEC stated. Shri Arora said “The electoral journey has been remarkable. Yet we cannot sit on past laurels. The Commission is committed to bring more reforms to ensure that the process become more in sync with the times, the current technologies and enhanced voter participation. Recently, the concept of Absentee voters has been made part of our process. We hope to have more than one qualifying dates for eligibility of voters. We have large number of overseas population and we need to devise a mechanism to facilitate their participation in the electoral process. We also need to work harder to curb the menace of money power, misinformation and to check the criminal elements in the arena of elections.” He added that “the roots of democracy run deep in our consciousness. So does an inherent sense of what constitutes right and wrong. Given this, I can say with conviction that the voter of this country is no longer naïve, passive recipient in the play of political democracy. Despite the fact that voting is not compulsory, more than 67% people come out to vote especially the women, senior citizens and persons with disability. “The strength lies in “We the People”. It is the collective power of the People that is invoked through the Constitution” Sh Arora emphasized.
  2. 100 downloads

    No. ECI/PN/107/2019 Dated: 11th November, 2019 PRESS NOTE ECI Condoles Passing Away of Former CEC Shri T N Seshan Sh Seshan will Remain an Icon for the Nation Forever: CEC Sh Sunil Arora The Election Commission of India deeply mourns the passing away of former Chief Election Commissioner Shri T.N. Seshan at Chennai late last night. A condolence meeting to pay respect to Shri Seshan was held at 1115hrs in Nirvachan Sadan, New Delhi today. Dy. Election Commissioner Shri Sudeep Jain is reaching Chennai on behalf of the Commission to pay last respects to former CEC. Following is the Condolence Message by the Commission on the demise of Shri T N Seshan. Condolence Message (Late) Shri T.N. Seshan, 10th Chief Election Commissioner of India The Election Commission of India deeply mourns the demise of its 10th Chief Election Commissioner Shri Tirunellai Narayana Iyer Seshan. Shri T.N. Seshan, a brilliant officer of 1955 batch of Indian Administrative Service’s Tamil Nadu cadre was CEC between 12 December 1990 and 11 December, 1996. Earlier, he had been the Cabinet Secretary. He set a high benchmark for the office and became a legend in his lifetime and will always be a source of inspiration to us and all CECs and ECs to come. Shri Seshan redefined the very grammar of the electoral process. Holding the constitutional post of CEC, he enhanced the stature of the office by coming heavily on electoral malpractices and dealing sternly even ruthlessly with violence and muscle power which were at all time high when he took over. He redeemed the autonomy and authority that the Constitution has bestowed upon ECI under Art. 324 of the Constitution. Refusing to act as merely as manager of monitoring of electoral process, he started proactively purging the elections of their evils like money, liquor, muscle power, booth capturing etc. From a career bureaucrat he repositioned himself as ‘Chief Election Commissioner of India’ who reminded people of the power of vote. Shri Seshan was the right man, in the right place, at the right time. He became a symbol of a crusade against electoral corruption. He created an environment and consciousness whereby citizens felt that they were the main stakeholders in the elections. Though for the last 22-years of his life, he led a retired life in Chennai, he had become a living legend for the people at large. He continues to captivate the imagination of young voters, as much as the elderly. He was endowed with excellent cultural values that made him weather many a storm. He will remain an icon for the Election Commission and the nation forever. Mr. Seshan has left behind a rich legacy for the Commission and will continue to inspire us at the Election Commission of India. We pray for the noble departed soul and convey our profound condolences.
  3. 339 downloads

    No. ECI/PN/99/2019 Dated: 24th October, 2019 Press Note Subject: New Arrangement made by Election Commission of India for prompt and accurate dissemination of results of Assembly Election and bye-elections of Oct 2019 In a first, the Election Commission of India has deployed an integrated ICT counting application which gives freedom to Returning Officers spread across the country to directly compute and enter the result data on the ECI new counting application. This application allows the Returning Officers to enter table-wise data in the software, thereby considerably reducing the time and makes the results & trends data error-free. Team ICT headed by Dr Sandeep Saxena, Sr Deputy Election Commissioner and others with Shri. Sunil Arora, Chief Election Commissioner, in front of the Election Trends TV Panel at Nirvachan Sadan, New Delhi 2. The counting software developed by the IT team of ECI called ENCORE (Enabling Communications on Real-time Environment) allows generation of various types of statutory reports during counting process which are mandatory for Returning Officers such as Form 20 Preparation/ Compilation of Final Result Sheet, 21C/D for Formal Declaration of Result and Form 21 E for Certificate of Return of Elections. The Returning Officer can download these system-generated reports after the counting is over and complete the statutory requirements in a hassle-free environment. 3. For the first time, the Election Commission of India has launched Election Trends TV, on which the graphically-rich micro-details of trends & results are published in real-time. As and when the counting data of each round is entered after officially been declared by the Returning Officers, the data is displayed on the Election Trends TV, without any manual intervention using advanced secure technologies. These panels can be customized and configured, for display automatically in public places using large TV Panels by Returning Officers & Chief Electoral Officers. 4. During today’s counting dissemination of trends and results are made with enhanced infographics and increased details through the ECI’s very popular mobile app ‘Voter Helpline App’ which is available from the Google Play Store and Apple App Store for free download. The user can bookmark their favourite candidate and closely follow the results in a comprehensive manner.
  4. 464 downloads

    No. ECI/PN/98/2019 Date: 20th October, 2019 PRESS NOTE Subject: ECI appoints Sh Vinod Zutshi as Special Observer for Assandh AC Elections of Haryana. Election Commission of India has appointed Sh Vinod Zutshi ( former IAS Raj Retd), former Deputy Election Commissioner ECI and Secretary Tourism, as Special Observer for the ensuing Elections to 23 – Assandh Assembly Constituency of Karnal District in Haryana in light of the video circulating in social media. Sh Zutshi has been requested to proceed immediately to the Constituency to take necessary corrective action and ensure free, fair and peaceful election. Sh Zutshi has earlier worked as Chief Electoral Officer Rajasthan. He also worked in ECI for seven years in various capacities. Sh Zutshi was deputed as Special Observer to Andhra Pradesh, Telangana and Tripura during the recent Lok Sabha General Elections in April 2019.
  5. 188 downloads

    No. ECI/PN/95/2019 Dated: 18th October, 2019 Press Note Subject: ECI replaces Police Observer of Nashik and Returning Officer of 125 Nashik West Assembly Constituency of Maharashtra. The Election Commission of India has replaced Police Observer of Nashik and one Returning Officer of Nashik district after reviewing the electoral preparedness of the state of Maharashtra. Police Observer was removed for not performing the task of observation satisfactorily. On the basis of input regarding progress of photo voter slip distribution, which is very important to inform each and every elector timely, it was found that the performance of an Assembly Constituency in Nashik district was very poor. Reviewing this, the Commission ordered replacement of the RO 125 Nashik West. The new officers will join today.
  6. 649 downloads

    ECI/PN/93/2019 Date: 30th September, 2019 PRESS NOTE Election Commission of India organizes refresher trainings for State Level Electoral Literacy Clubs’ Trainer The third 2 days’ workshop on Electoral Literacy Clubs (ELCs)for State Level Master Trainers & SVEEP Nodal Officer of Election Commission of India commenced on 30th September, 2019 at the IIIDEM Campus, New Delhi. After Lok Sabha Election 2019, it was decided to conduct workshops for effective establishment and working of ELCs as well as to strategize on the way forward. Two such workshops have already been held on 23-24 and 26-27 September, 2019. The Chief Election Commissioner, Sh. Sunil Arora inaugurated ELC exhibition, wherein glimpses of the ELC activities carried out in the workshops were shown to the Commission alongwith ELC resources. Thereafter, addressing the special session of the workshop, Chief Election Commissioner, Sh Sunil Arora said, “Despite attaining a historic turnout we should strive for more and make sustained & dedicated efforts to sensitise people from all over the communities and enhance participation even further. While interacting with the participants, he said, “You all are brick and mortar of the SVEEP programme of ECI. Having been entrusted with the responsibility of being part of this gigantic effort, I urge you to be pioneers of the ELC project on the field and ensure that the power of indelible ink represents all.” Senior Deputy Election Commissioner, Shri Umesh Sinha and Director General of IIIDEM ShDharmendra Sharma were also present at the occasion along with other senior officers of Election Commission of India. Briefing on ELC project, Sr DEC ShUmesh Sinha emphasized on the importance of having a strong foundation, he stated that“Unless you have a proper root, the grass will not grow. Our aim is to have all eligible voters to register in the electoral roll and ensure it is 100% error free in order to strengthen our democracy even further. One of the main objectives of Voter Education is to make the voters informed and ethical and help in enhancing their participation. He further added that the ELC project requires a robust movement and momentum by all present by reaching out to schools, colleges, communities, organizations etc.’ Mr. Sinha envisioned further that stating Electoral literacy Club would be the biggest electoral literacy movement in the world and through this we can ful fill the aim of ‘No Voter to be Left Behind’ . Under its flagship programme ‘Systematic Voters’ Education & Electoral Participation’ (SVEEP), the project for Mainstreaming of Electoral Literacy through Educational Institutions/ Organizations was introduced which envisages setting up of Electoral Literacy Club in every educational institution and Chunav Pathshala at every booth to cover those outside the formal education system. Launched on 8th National Voters’ Day on 25th January, 2018, ELCs shall serve as a vibrant hub of Electoral Literacy for developing and strengthening the culture of electoral participation through hands on experience.Till now 5,80,620ELCs have been established across the country. The entire project revolves around keeping voter education relevant and practical through a host of co-curricular and extra-curricular methods for the young and future voters. The ELCs and Chunav Pathshala activities are conducted by the Convener using a resource Guide where step by step instructions are given for conducting each activity. Separate Resource books have been developed for Class IX to XII, colleges and communities. A calendar of activities in a year has also been indicated.Total of 6-8 activities, with specific learning outcome, running into approximately 4 hours in all, have been identified for each category. The purpose of the workshop is to provide a refresher of ELC activities to the participants in order to ensure their preparedness for subsequent trainings that they shall be conducting with District Level Master Trainers. Commission’s endeavor is to make the ELC project sustainable and to achieve its vision of establishing 1.5 million ELCs in 2 hundred thousand secondary and senior secondary schools, 27 thousand colleges and universities and the 1 million polling stations.
  7. 787 downloads

    ECI/PN/92/2019 Date: 26th September, 2019 PRESS NOTE General election to the State Legislative Assemblies of Haryana & Maharashtra, 2019 - Media Coverage during the period referred to in Section 126 of the RP Act, 1951. The Schedule for holding General Election to the State Legislative Assemblies of Haryana & Maharashtra 2019 has been announced on 21st September, 2019. Poll is scheduled to be held in single phase in both the states on 21.10.2019. Section 126 of the Representation of the People Act, 1951 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours before the hour fixed for conclusion of poll in a constituency. The relevant portions of the said Section 126 are re-produced below: (126. Prohibition of public meeting during period of forty-eight hours ending with hour fixed for conclusion of poll- (1) No person shall- (a)..................... (b) Display to the public any election matter by means of cinematograph, television or other similar apparatus; (c)........................ In any polling area during the period of forty-eight hours ending with the hour fixed for the conclusion of the poll for any election in the polling area. (2) Any person who contravenes the provisions of sub-section (1) shall be punishable with imprisonment for a term which may extend to two years, or with fine, or with both. (3) In this Section, the expression “election mater” means any.matter intended or calculated to influence or affect the result of an election) 2. During elections, there are sometimes allegations of violation of the provisions of the above Section 126 of the Representation of the People Act, 1951 by TV channels in the telecast of their panel discussions/debates and other news and current affairs programmes. The Commission has clarified in the past that the said Section 126 prohibits displaying any election matter by means, inter alia, of television or similar apparatus, during the period of 48 hours ending with the hour fixed for conclusion of poll in a constituency. "Election matter" has been defined in that Section as any matter intended or calculated to influence or affect the result of an election. Violation of the aforesaid provisions of Section 126 is punishable with imprisonment upto a period of two years, or with fine or both. 3. The Commission once again reiterates that the TV/Radio channels and cable networks/internet website/social media platforms should ensure that the contents of the programmes telecast/broadcast/ displayed by them during the period of 48 hours referred to in Section 126 do not contain any material, including views/appeals by panelists/participants that may be construed as promoting/ prejudicing the prospect of any particular party or candidate(s) or influencing/ affecting the result of the election. This shall, among other things include display of any opinion poll and of standard debates, analysis, visuals and sound-bytes. 4. In this connection, attention is also invited to Section 126A of the R.P. Act 1951, which prohibits conduct of Exit poll and dissemination of its results during the period mentioned therein, i.e. the hour fixed for commencement of poll and half an hour after the time fixed for close of poll in both the States. 5. During the period not covered by Section 126, concerned TV/Radio/Cable/FM channels/internet websites/Social Media platforms are free to approach the state/ district/ local authorities for necessary permission for conducting any broadcast/Telecast related events (other than exit polls) which must also conform to the provisions of the model code of conduct, the programme code laid down by the Ministry of Information and Broadcasting under the Cable Network (Regulation) Act with regard to decency, maintenance of communal harmony, etc. All Internet websites and Social Media platforms must also comply with the provisions of The Information Technology Act, 2000 and ECI guidelines No-491/SM/2013/Communication, dt 25thOctober, 2013, for all political content on their platform. As regards political advertisement, the same needs pre-certification by the Committees set up at State/District level as per the Commission's order No. 509/75/2004/JS-I, dt 15th April,2004. 6. Attention of all print media is also drawn to the following guidelines issued by Press Council of India to follow for observance during the election: i. It will be the duty of the Press to give objective reports about elections and the candidates. The newspapers are not expected to indulge in unhealthy election campaigns, exaggerated reports about any candidate/party or incident during the elections. In practice, two or three closely contesting candidates attract all the media attention. While reporting on the actual campaign, a newspaper may not leave out any important point raised by a candidate and make an attack on his or her opponent. ii. Election campaign along communal or caste lines is banned under the election rules. Hence, the Press should eschew reports, which tend to promote feelings of enmity or hatred between people on the ground of religion, race, caste, community orlanguage. iii. The Press should refrain from publishing false or critical statements in regard to the personal character and conduct of any candidate or in relation to the candidature or withdrawal of any candidate or his candidature, to prejudice the prospects of that candidate in the elections. The Press shall not publish unverified allegations against any candidate/party. iv. The Press shall not accept any kind of inducement, financial or otherwise, to project a candidate/party. It shall not accept hospitality or other facilities offered to them by or on behalf of any candidate/party. v. The Press is not expected to indulge in canvassing of a particular candidate/party. If it does, it shall allow the right of reply to the other candidate/party. vi. The Press shall not accept/publish any advertisement at the cost of public exchequer regarding achievements of a party/ governmentin power. vii. The Press shall observe all the directions/ orders/instructions of the Election Commission/Returning Officers or Chief Electoral Officer issued from time to time. 7. Attention of the electronic media is invited to the "Guidelines for Election Broadcasts" issued by NBSA dt 3rd March, 2014. i. News broadcasters should endeavour to inform the public in an objective manner, about relevant electoral matters, political parties, candidates, campaign issues and voting processes as per rules and regulations laid down under The Representation of the People Act 1951 and by the Election Commission of India. ii. News channels shall disclose any political affiliations, either towards a party or candidate. Unless they publicly endorse or support a particular party or candidate, news broadcasters have a duty to be balanced and impartial, especially in their election reporting. iii. News broadcasters must endeavour to avoid all forms of rumor, baseless speculation and disinformation, particularly when these concern specific political parties or candidates. Any candidate/political party, which has been defamed or is a victim of misrepresentation, misinformation or other similar injury by broadcast of information should be afforded prompt correction, and where appropriate granted an opportunity of reply. iv. News broadcasters must resist all political and financial pressures which may affect coverage of elections and election related matters. v. News broadcasters should maintain a clear distinction between editorial and expert opinion carried on their news channels. vi. News broadcasters that use video feed from political parties should disclose it and appropriately tagged. vii. Special care must be taken to ensure that every element of news/ programmes dealing with elections and election related matters is accurate on all facts relating to events, dates, places and quotes. If by mistake or inadvertence any inaccurate information is broadcast, the broadcaster must correct it as soon as it comes to the broadcaster's notice with the same prominence as was given to the original broadcast. viii. News broadcasters, their journalists and officials must not accept any money, or valuable gifts, or any favour that could influence or appear to influence, create a conflict of interest or damage the credibility of the broadcaster or their personnel. ix. News broadcasters must not broadcast any form of 'hate speech' or other obnoxious content that may lead to incitement of violence or promote public unrest or disorder as election campaigning based on communal or caste factors is prohibited under Election Rules. News broadcasters should strictly avoid reports which tend to promote feelings of enmity or hatred among people, on the ground of religion, race, caste, community, region or language. x. News broadcasters are required to scrupulously maintain a distinction between news and paid content. All paid content should be clearly marked as "Paid Advertisement" or "Paid Content”: and paid content must be carried in compliance with the "Norms & Guidelines on Paid News" dated 24.11.2011 issued by NBA. xi Special care must be taken to report opinion polls accurately and fairly, by disclosing to viewers as to who commissioned, conducted and paid for the conduct of the opinion polls and the broadcast. If a news broadcaster carries the results of an opinion poll or other election projection, it must also explain the context, and the scope and limits of such polls with their limitations. Broadcast of opinion polls should be accompanied by information to assist viewers to understand the poll's significance, such as the methodology used, the sample size, the margin of error, the fieldwork dates, and data used. Broadcasters should also disclose how vote shares are converted to seat shares. xii. The broadcasters shall not broadcast any "election matter" i.e. any matter intended or calculated to influence or affect the result of an election, during the 48 hours ending with the hours fixed for the conclusion of poll in violation of Section 126(1)(b) of the Representation of the People Act1951. xiii. The Election Commission of India (ECI) will monitor the broadcasts made by news broadcasters from the time elections are announced until the conclusion and announcement of election results. Any violation by member broadcasters reported to the News Broadcasting Standards Authority (NBSA) by the Election Commission will be dealt with by the NBSA under its regulations. xiv. Broadcasters should, to the extent possible, carry voter education programmes to effectively inform voters about the voting process, the importance of voting, including how, when and where to vote, to register to vote and the secrecy of theballot. xv. News broadcasters must not air any final, formal and definite results until such results are formally announced by the Election Commission of India, unless such results are carried with clear disclaimer that they are unofficial or incomplete or partial results or projections which should not be taken as final results. 8. Internet and Mobile Association of India (IAMAI) has also developed a “Voluntary Code of Ethics” for all the participating social media platforms to ensure free, fair & ethical usage of their platforms to maintain integrity of electoral process during the General Elections to the Lok Sabha 2019. As agreed by IAMAI, vide letter dated 23.09.2019, the “Voluntary Code of Ethics” shall be observed during all elections. Accordingly, the Code is also applicable in Haryana & Maharashtra Assembly Elections and the Bye-Elections to various Parliamentary Constituencies and Assembly Constituencies being held simultaneously and all future elections. Attention of all concerned Social Media platforms is invited to the following text of “Voluntary Code of Ethics” dt 20th March, 2019: i. Participants will endeavour to, where appropriate and keeping in mind the principle of freedom of expression, deploy appropriate policies and processes to facilitate access to information regarding electoral matters on their products and/ or services. ii. Participants will endeavour to voluntarily undertake information, education and communication campaigns to build awareness including electoral laws and other related instructions. Participants will also endeavour to impart training to the nodal officer at ECI on their products/ services, including mechanism for sending requests as per procedure established by law. iii. Participants and the Election Commission of India (ECI) have developed a notification mechanism by which the ECI can notify the relevant platforms of potential violations of Section 126 of the Representation of the People Act, 1951 and other applicable electoral laws in accordance with procedures established by law. These valid legal orders will be acknowledged and/ or processed within 3 hours for violations reported under Section 126 as per the Sinha Committee recommendations. All other valid legal requests will be acted upon expeditiously by the Participants, based on the nature of reported violation. iv. Participants are creating/opening a high priority dedicated reporting mechanism for the ECI and appoint dedicated person(s) / teams during the period of General Elections to interface with and to exchange feedback as may assist with taking expeditious action upon receipt of such a lawful request, following due legal process, from the ECI. v. Participants will provide a mechanism for relevant political advertisers, in accordance with their obligations under law, to submit pre-certificates issued by ECI and/ or Media Certification & Monitoring Committee (MCMC) of the ECI in relation to election advertisements that feature names of political parties, candidates for the Haryana & Maharashtra Assembly Elections and the Bye-Elections to various Parliamentary Constituencies and Assembly Constituencies being held simultaneously. Further, Participants shall expeditiously process/action paid political advertisements lawfully notified to Participants by the ECI that do not feature such certification. vi. Participants will commit to facilitating transparency in paid political advertisements, including utilising their pre-existing labels/ disclosure technology for such advertisements. vii. Participants will, pursuant to a valid request received from the ECI, via Internet and Mobile Association of India (IAMAI) provide an update on the measures taken by them to prevent abuse of their respective platforms. viii. IAMAI will coordinate with the Participants on the steps carried out under this Code and IAMAI as well as Participants will be in constant communication with the ECI during the election period. The above guidelines should be duly observed for compliance by all the concerned media.
  8. 245 downloads

    No. ECI/PN/87/2019 Dated: 23rd September, 2019 PRESS NOTE ECI appoints Two Special Expenditure Observers for Maharashtra In exercise of the powers conferred on it under Article 324 of the Constitution and Section 20B of The Representation of the People Act 1951, the Election Commission of India today appointed two ex-Indian Revenue Service officers – Ms Madhu Mahajan (ex IRS 1982) and Shri B Murali Kumar (ex IRS 1983) as Special Expenditure Observers for the forthcoming Elections to the Legislative Assembly of Maharashtra. Ms Mahajan would be required to watch the conduct of Elections with special emphasis on controlling the abuse of money power, in consultation with the Chief Electoral Officer at Mumbai. Sh Murali Kumar would similarly be based at Pune to look into matters in rest of the State with officers and Election Authorities as deemed necessary. The Special Observers will be supervising and monitoring the work being done by the electoral machinery and ensure that stringent and effective enforcement action is undertaken based on intelligence inputs and complaints received through C-VIGIL, Voter Helpline 1950 against all persons/entities trying to induce voters by distributing cash, liquor & freebies etc. in order to vitiate the poll process. It may be recalled that given her past experience in Investigations Wing of Income Tax Department, Ms Mahajan was appointed Special Expenditure Observer for Tamil Nadu and Karnataka in recent Lok Sabha elections. Sh B Murali Kumar was also appointed Special Expenditure Observer for 8-Vellore Parliamentary Constituency during Lok Sabha Elections and had served as DGIT (Inv.), Chennai earlier.
  9. 453 downloads

    No. ECI/PN/86/2019 Dated: 23rd September, 2019 Press Note Election Commission of India briefs General, Police and Expenditure Observers for the Assembly Elections in the States of Haryana and Maharashtra The Election Commission of India today organized a Briefing for Observers to be deployed for Elections to be held next month for the Haryana and Maharashtra Legislative Assemblies. Around 500 officers drawn from IAS, IPS officers as also from Indian Revenue Service and few other Central Services attended the briefing meeting. These officers are being deployed as General, Police and Expenditure Observers. Reminding the Observers of their crucial role, Chief Election Commissioner Sh. Sunil Arora emphasised on the conduct of elections in a transparent, participative & voter friendly manner, more so for Persons with Disabilities and Senior Citizens who need assistance. He stated that the Observers should ensure strict compliance of ECI's rules and Standard Operating Procedures to be followed. Sh Sunil Arora pointed out that the officers need to be extremely careful to ensure that no mistakes are committed. Sh Arora cautioned that even the most minor of mistakes at times spiral into avoidable news reporting. He said the Observers as ECI appointed nominees need to be vigilant, neutral and responsive in their approach to all stakeholders at field level. Sh Arora noted that keeping in view specific requirements, the Commission has also appointed two Special Expenditure Observers for the State of Maharashtra viz Ms Madhu Mahajan (ex IRS 1982) who, given her past experience in Investigations Wing of Income Tax department, was appointed Special Expenditure Observer for Tamil Nadu in recent Lok Sabha elections also and Sh B Murali Kumar (ex IRS 1983) who was also appointed Special Expenditure Observer for 8-Vellore Parliamentary Constituency during Lok Sabha Elections and had served as DGIT(Inv.), Chennai earlier. Election Commissioner Sh Ashok Lavasa noted that ECI's procedures for the field level functionaries are well laid out. "ECI expects and depends a lot on the Observers as the ground level officers also depend a lot on expert advice and impartial perspective of the Observers so posted'', Sh Lavasa added. The Election Commissioner said ECI has developed the Observers' App and other tech-tools such as CVigil to aid the officers, though it is expected that the Observers would be alert and discharge their duties faithfully at all times. Addressing the group, Election Commissioner Sh Sushil Chandra drew the attention of the Officers that as Observers they have a crucial statutory duty to perform on behalf of Election Commission of India. He exhorted the officers to observe all due details with respect to smooth conduct of elections on the ground level - be it the Assured Minimum Facilities at Polling stations or the diligent following of laid down procedures of mock poll, etc for Electronic Voting Machines or enforcement of expenditure guidelines and coordinated functioning among all agencies to take preventive measures to ensure free and fair elections. He pointed out that the role of Expenditure Observers has become quite significant in current milieu. The Observers should keep a keen eye on all key election functionaries at the field and should act as eyes & ears of the Commission , Sh Chandra added. During the half-day long briefing sessions, the officers were given comprehensive and thorough inputs about the various aspects of election management by the Senior Deputy Election Commissioner Planning & SVEEP Sh Umesh Sinha as also on aspects of Electoral Roll, IT Applications, Model Code of Conduct by Senior Deputy Election Commissioner Sh Sandeep Saxsena. Sh Saxsena also as State in-charge of Elections for Haryana briefed the officers on ground-level concerns of the State of Haryana. DEC Sh Chandra Bhushan as State in-charge of Maharashtra and one handling legal provisions at the Commission, briefed the Observers on details to be followed. DEC Sh Sudeep jain briefed the Observers on EVM-VVPAT protocols to be monitored. Detailed thematic presentations were made on Election planning, Observer’s roles and responsibilities, electoral roll issues, enforcement of Model Code of Conduct, legal provisions, EVM/VVPAT management, media engagement and the wide array of activities undertaken for voter facilitation under the Commission’s flagship SVEEP (Systematic Voter’s Education and Electoral Participation) programme. The Observers were also acquainted with the various IT initiatives and expenditure guidelines. Using the Observers App, General, Police and Expenditure observers can submit their report securely to ECI to upload the relevant document from the mobile app. The Observers will get all important notifications, alerts, and urgent messages on this App while they are on duty. It will also facilitate observers to get their deployment status, download the ID card and update their profile. The Observers can make a written observation after the flying squads have investigated the matter. Observers are put on deputation with ECI for the entire duration of the Election Process till end of October 2019.
  10. 1,322 downloads

    No. ECI/PN/89/2019/Communication Dated: 24th September, 2019 PRESS NOTE General Election to Legislative Assemblies of Haryana and Maharashtra 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 24th September, 2019 regarding allotment of Broadcast/Telecast time to National/State political parties in the General Election to the Legislative Assemblies of Haryana and Maharashtra, 2019 is enclosed for the information of the general public.
  11. 296 downloads

    No. ECI/PN/82/2019 Dated: 3rd September, 2019 PRESS NOTE CEC Sh Sunil Arora Assumes Chairmanship of Association of World Election Bodies 4th General Assembly of AWEB Concludes at Bengaluru with New Vice Chairman Appointed from South Africa and New Secretary General from Republic of Korea An AWEB Centre of Training, Research and Documentation to be set up at the India International Institute of Democracy and Election Management, New Delhi Chief Election Commissioner, Shri Sunil Arora today assumed Chairmanship of Association of World Election Bodies (AWEB) for the term 2019-21 as India takes over the Chair from Romania. India was unanimously nominated to be the Chair of AWEB at the last General Assembly held at Bucharest in 2017. The AWEB Flag was handed over to the new Chairman, Sh. Sunil Arora by the Representative of Outgoing Chair, Mr. Ion Mincu Radulescu, Advisor, Permanent Election Authority Romania. The Flag will remain with Election Commission of India for the two year term till 2021. More than 110 delegates from 45 countries attended the meeting. On this occasion, CEC Sh Sunil Arora along with the two Election Commissioners of India Sh. Ashok Lavasa and Sh. Sushil Chandra and Senior Deputy Election Commissioner Sh Umesh Sinha also launched ECI’s quarterly magazine – ‘VOICE International’ which shares best practices from more than 25 Countries.. Convening the General Assembly as the new Chairman of AWEB, Sh Sunil Arora acknowledged that it was his privilege and pleasure to welcome all delegates to Bengaluru for the AWEB meetings. Citing Mahatma Gandhi’s writings, Sh Arora said “Democracy must in essence mean the art and science of mobilizing the entire physical, economic and spiritual resources of all the various sections of the people in the service of the common good of all”. Sh Arora also noted that the very Preamble of AWEB Charter spells out the vision of AWEB wherein it mentions the need for strengthening cooperation between and among EMBs for the purpose of ensuring a credible electoral process in the world; committing to promote conditions conducive to free, fair, transparent and participative elections and to the development of a democratic culture in the world; promoting gender equality and the inclusion of People with Disabilities and other marginalized communities in the electoral process. More than two-third of global population now lives under democratic rule, he noted. Accepting the responsibility as Chairman of AWEB, Sh Arora said ECI looks forward to further strengthening its interaction and partnership with AWEB Secretariat and member EMBs in promoting the activities of the Association as per its objectives and empowering the fellow EMBs through its capacity building programmes. He thanked the Members for the trust and confidence reposed in the Election Commission of India. The General Assembly also ratified the appointment of the new Vice Chairman of AWEB – Mr. Glen Vuma Mashinini, Chairperson of Election Commission of South Africa and the new Secretary General , Mr Jonghyun Choe, from Republic of Korea. Bidding farewell to Outgoing Secretary General Mr. Yong-Hi Kim A-WEB, Sh Arora complimented Mr Kim for steering the Secretariat in a professional and efficient manner and expanding the activities of A-WEB. Sh Arora placed on record deep gratitude to the Outgoing Chairman Mr. Constantin – Florin Mituletu – Buica, Hon’ble President of the Permanent Electoral Authority of Romania for having shouldered the responsibility of the Chairperson of AWEB for the last two years. Sh Arora commended the other Executive Board Members, as well as the Oversight and Audit Committee members for their valuable and professional contribution in the working of the A-WEB. Sh Arora assured the new team that he would extend wholehearted support and handholding as and when required to carry forward the ideals of AWEB. The 4th General Assembly of AWEB held at Bengaluru welcomed the EMBs from Somalia, Democratic Republic of Congo, Dominican Republic, Bosnia and Herzegovina, to the Executive Board. EMBs from Burkina Faso, Mauritius and Samoa have been admitted to the Oversight and Audit Committee. EMBs from Ukraine, Cambodia, Afghanistan, Political Parties Registration Commission of Sierra Leone, Indonesia and Mauritius joined the A-WEB family as Members and the Association of Asian Election Authorities (AAEA) as an Associate Member. Sh Arora also noted that a number of nascent democracies are still working on to stabilize their political system through improving their electoral and legal systems. Shri Arora highlighted “This is where organizations such as A-WEB provide valuable contribution, professional support and advice by sharing innovations, experience and skills with support from and participation of its Members. Free, fair, credible and professionally managed elections form the bedrock of a healthy and vibrant democracy” Since its inception in October 2013, A-WEB has marched ahead empowering the democratic framework of member countries. With 120 EMBs from 111 countries as its Members and 21 International Organisations as Associate Members, it has truly become the largest global organisation of Election Management Bodies providing momentum to the spread of electoral democracy, the Chair noted. Shri Arora announced that an AWEB Centre would be setup at the India International Institute of Democracy and Election Management, New Delhi for documentation, research and training; for sharing best practices and capacity building among the members EMBs of the Association. The Institute has already conducted over 750 training programmes for over 27,000 election officials in India besides organising 62 International Capacity Building Programmes for over 1165 election officials from 96 countries. Standard training modules for National & International participants are developed by a renowned team of Indian and International experts. The members greatly appreciated the generous offer from India to support capacity building program for other countries. In his concluding remarks, Shri Arora again thanked all the Chief Election Commissioners and delegates of the EMBs coming from all over the World and spending their valuable time for the deliberations in the EB meeting and General Assembly. He reiterated India’s commitment towards deepening of Democracies worldwide and said that India will do its best to carry forward the vision and objectives of AWEB. India, the host nation for 4th general assembly, has been one of the founding members of the A-WEB. India hosted the three day AWEB meetings in Bengaluru. The International Conference on “Initiatives and Challenges of Social Media and Information Technology in Elections” will be held on 04th September, 2019, the concluding day of the AWEB meetings.
  12. 528 downloads

    No. ECI/PN/80/2019 Dated: 1st September, 2019 ECI to host the 4th General Assembly of Association of World Election Bodies (A-WEB) at Bengaluru India to take over as A-WEB Chair for 2019-21 The Election Commission of India is scheduled to host the 4th General Assembly of Association of World Election Bodies (A-WEB) at Bengaluru on 3rd September 2019. India will take over as A-WEB’s Chair for the 2019-21 term. Over 50 countries across the globe will join the meeting at Bengaluru from 02nd to 04th September, 2019. An International Conference on “Initiatives and Challenges of Social Media and Information Technology in Elections” will also be held on 04th September, 2019. The Association of World Election Bodies (A-WEB) is largest association of Election Management Bodies (EMBs) worldwide. A-WEB was established on October 14, 2013 in Song-do, South Korea. The permanent secretariat of A-WEB is located at Seoul. A-WEB’s vision is to foster efficiency and effectiveness in conducting free, fair, transparent and participative elections worldwide. Its activities are guided by its mission to identify latest trends, challenges and developments in democratic electoral management and electoral processes and to facilitate appropriate exchange of experience and expertise among members with the objective of strengthening electoral democracy worldwide. Election Commission of India has been very closely associated with the process of formation of A-WEB since 2011-12. ECI has been its Executive Board Member since AWEB's inception in October 2013 for two consecutive terms (2013-15 and 2015-17). At the last A-WEB General Assembly held in Bucharest on 31st August, 2017, Romania took over as Chair and ECI was unanimously elected as Vice-Chair of A-WEB 2017-19. India is all set to take over as Chair now for the 2019-21 term. At present A-WEB has 115 EMBs as Members & 20 Regional Associations/Organisations as Associate Members. 24 EMBs from Asia, 37 from Africa, 31 from America, 17 from Europe & 6 from Oceania presently are members of A WEB. ECI will continue to remain on the Executive Board of A-WEB for 2021-23 in its capacity as immediate former Chair of A-WEB. The current Executive Board of A WEB 2017-19 has 21 members wherein Dominican Republic as the Immediate Past Chair; 5 members from Africa namely Burkina Faso/Guinea/Kenya/Malawi/Tunisia; 4 members from Americas -Argentina/Colombia/El Salvador/Paraguay; 4 members from Asia - Bangladesh/Palestine/Taiwan/Uzbekistan; 3 members from Europe - Albania/Belarus/Croatia and Fiji as the member from Oceania are included. Over 120 Participants from more than 50 countries across the globe will join the A WEB events scheduled in Bengaluru from 02nd to 04th September, 2019. By far this is the largest congregation of EMB delegates in India. Meeting of the Executive Board of A-WEB will be held on 02 Sep. 2019; Next day on Tuesday, the 3rd September, General Assembly of A-WEB will be held where India will take over as Chair of A-WEB for 2019-2021 term. Chief Election Commissioner of India Sh Sunil Arora would preside over the General Assembly meeting. Detailed deliberations at the A-WEB General Assembly include discussion on Challenges and future of furthering partnership amongst EMBs; appointment of office bearers; programmes and activities to be undertaken by A-WEB during 2020, etc. On the 4th of September, an International Conference on “Initiatives and Challenges of Social Media and Information Technology in Elections" will be held. Eleven countries namely Benin, Bhutan, Bosnia - Herzegovina, Cameroon, Malawi, Mauritius, Palestine, Romania, Russia, Sierra Leone and Togo would make their presentations on the subject. A-WEB was founded with the shared vision among its members of achieving sustainable democracy around the world. A-WEB aims at strengthening the processes of election management in member countries. Since, its inception A-WEB has undertaken election ICT Programmes in various countries like Kyrgyzstan, Uzbekistan, Fiji, Papua Guinea and Samoa. A-WEB also undertakes Election Visitor and Observation Programmes in various countries to study various election management practices and share knowledge with other Member of EMBs. The association has organized such EVPs to Bosnia & Herzegovina, Ecuador. The A-WEB Secretariat also undertakes Election Management Capacity Building Programme for the officials from Member EMBs. Since 2014, it has conducted more than 89 programmes for over 645 participants from over 70 countries.
  13. 10,628 downloads

    No. ECI/PN/79/2019 Dated: 1st September, 2019 Election Commission of India Launches a One Stop Solution to Verify & Authenticate Voter Details On the occasion of the nationwide mega million launch of Electors Verification Programme, a special camp was held at Election Commission of India Headquarters in New Delhi on September 1, 2019. Unveiling the initiative on National Voters’ Service Portal (https://www.nvsp.in/) and Voter Helpline App, Chief Election Commissioner Shri Sunil Arora said, ‘Electoral Roll is the foundation on which the entire superstructure of the Election Commission of India stands. I urge all the citizens to participate in the verification programmes so that the Commission can provide better electoral services in all forthcoming elections.’ Reiterating the importance of a healthy electoral roll, Election Commissioner Shri Ashok Lavasa said, ‘It is an important opportunity for all the voters to verify and authenticate their details. Participation of people is paramount to the success of the drive, I urge all to come forward and ensure an error free Electoral Roll as it is the heart of the electoral process.’ He also said that just as FIT INDIA, launched a few days ago, was meant to keep us healthy, the EVP campaign was meant to improve the health of our electoral rolls. The main aim of the programme is to improve the health of Electoral rolls and to provide better electoral services to citizens and increase the level of Communication between voters and the Commission. The program has been launched at all Levels starting from the State/UT Headquarters by 32 CEOs, District level by about 700 DEOs and at around 1 million Polling Stations by BLOs/EROs and will continue from September 1, 2019 to October 15, 2019. The voters can log on to NVSP portal (nvsp.in) or Voter Helpline App or Common Service Centres or any nearby voter facilitation centre to avail the following facilities. ϖ Verification and corrections of the existing details ϖ Authentication of entry by furnishing scanned/DigiLocker copy of one of the following documents: (i) Indian Passport (ii) Driving License (iii) Aadhaar Card (iv) Ration Card (v) identity card for Government/Semi Government Officials (vi) Bank Passbooks (vii) Farmer's Identity Card (viii) PAN Card (ix) Smart Card issued by RGI (x) Latest bill for water/electricity/telephone/gas connection. ϖ Furnishing details of family members and verifying their entries too ϖ Updating details of family members already enrolled as voters but permanently shifted or expired ϖ Furnishing details of eligible un-enrolled family members (born on or before 01.01.2001) and prospective electors born between (02.01.2002 till 01.01.2003) who are residing with the elector. ϖ Furnishing GIS Coordinates of House (through Mobile App) to avail better electoral Services ϖ Feedback regarding existing Polling Stations and suggestions on alternate PS, if any The one time authentication of details and sharing contact detail would help electors to get update of online application status, status of EPIC, Election Day announcement, voter slip on their registered email and mobile number. Regular notification on modifications on Serial No. and details of Polling Station, Change in BLO/ ERO, all information related to Polling Station will also be shared with the Electors. Starting the endeavour at its helm, the employees of the Commission verified and authenticated their details along with their family.
  14. 260 downloads

    Bye Elections to the Council of States from Uttar Pradesh-reg.
  15. 1,075 downloads

    No. ECI/PN/77/2019 Dated: 25th August, 2019 PRESS NOTE Subject : Schedule for bye-election to fill casual vacancy in the State Legislative Assemblies of Chhattisgarh, Kerala, Tripura and Uttar Pradesh– Regarding. There are four clear vacancies in the State Legislative Assemblies of Chhattisgarh, Kerala, Tripura and Uttar Pradesh which needs to be filled up: Sl. No. State Number & Name of Assembly Constituency 1. Chhattisgarh 88 - Dantewada (ST) 2. Kerala 93 – Pala 3. Tripura 14 – Badharghat (SC) 4. Uttar Pradesh 228-Hamirpur After taking into consideration various factors like local festivals, electoral rolls, weather conditions etc., the Commission has decided to hold bye-elections to fill these vacancies as per the programme mentioned as under: - Poll Events Schedule Date of Issue of Gazette Notification 28.08.2019 (WEDNESDAY) Last Date of Nominations 04.09.2019 (WEDNESDAY) Date for Scrutiny of Nominations 05.09.2019 (THURSDAY) Last Date for Withdrawal of candidatures 07.09.2019 (SATURDAY) Date of Poll 23.09.2019 (MONDAY) Date of Counting 27.09.2019 (FRIDAY) Date before which election shall be completed 29.09.2019 (SUNDAY) ELECTORAL ROLL The Electoral Rolls for the aforesaid Assembly Constituencies w.r.t 01.01.2019 as the qualifying date has been finally published. ELECTRONIC VOTING MACHINES (EVMs) and VVPATs The Commission has decided to use EVMs and VVPATs in the bye-election in all the polling stations. Adequate numbers of EVMs and VVPATs have been made available and all steps have been taken to ensure that the polls are conducted smoothly with the help of these machines. IDENTIFICATION OF VOTERS In consonance with the past practice, the Commission has decided that the voter's identification shall be mandatory in the aforementioned election at the time of poll' Electoral Photo Identity cards (EPIC) shall be the main document of identification of a voter. However, in order to ensure that no voter is deprived of his/her franchise, if his/her name figures in the electoral rolls, separate instructions will be issued to allow additional documents for identification of voters at the time of poll in the said election. MODEL CODE OF CONDUCT The Model code of conduct shall come into force with immediate effect in the district(s) in which the whole or any part of the Assembly constituency going for election is included, subject to partial modification as issued vide Commission’ s instruction No. 437 /6/1NST2016-CCS, dated 29th June, 2017 (available on the commission's website). The Model code of conduct shall be applicable to all candidates, political parties and the state Government concerned. The Model code of conduct shall also be applicable to the Union Government for the district of the State concerned.
  16. 726 downloads

    Result of the election to the House of the People in respect of 8–Vellore Parliamentary Constituency of Tamil Nadu
  17. 189 downloads

    No. ECI/PN/75/2019 Dated: 1st August, 2019 Subject: Bye Elections to the Council of States from Rajasthan and Uttar Pradesh-reg. There are two casual vacancies in the Council of States as per the following details: - S.No States Name of Member Cause of vacancy Term of office up to 1. Rajasthan Madanlal Saini Death on 24.06.2019 03.04.2024 2. Uttar Pradesh Neeraj Shekhar Resignation on 15.07.2019 25.11.2020 The Commission has decided to hold bye-elections to the Council of States from the above mentioned States to fill up the above said vacancies in accordance with the following programme: - Sl.No. Events Dates and Days 1. Issue of Notifications 07th August, 2019 (Wednesday) 2. Last Date of making nominations 14th August, 2019 (Wednesday) 3. Scrutiny of nominations 16th August, 2019 (Friday) 4. Last date for withdrawal of candidature 19th August, 2019 (Monday) 5. Date of Poll 26th August, 2019 (Monday) 6. Hours of Poll 9:00 a.m.- 4:00 p.m. 7. Counting of Votes 26th August, 2019 (Monday) at 5.00 p.m. 8. Date before which election shall be completed 28th August, 2019 (Wednesday)
  18. 209 downloads

    No. ECI/PN/76/2019 Dated: 1st August, 2019 Subject: Bye Elections to the Legislative Councils of Andhra Pradesh and Telangana by the members of Legislative Assembly (MLAs) – reg. There are three casual vacancies in the Andhra Pradesh Legislative Council and one casual vacancy in the Telangana Legislative Council by the Members of Legislative Assembly. The details of the vacancies are as follow: ANDHRA PRADESH Name of Member Cause of vacancy Term Upto Karanam Balarama Krishna Murthy Resignation on 06.06.2019 29.03.2023 Alla Kali Krishna Srinivas 29.03.2023 Kolagatla Veerabhadra Swamy 29.03.2021 TELANGANA K Yadava Reddy Disqualification on 16.01.2019 03.06.2021 2. The Commission has decided to hold three bye-elections to the Andhra Pradesh Legislative Council and one to the Telangana Legislative Council by the Members of the respective Legislative Assembly to fill the above mentioned vacancies in accordance with the following programme: - S.No. Subject of Programme Dates and Days 1. Issue of Notifications 07th August, 2019 (Wednesday) 2. Last Date of making nominations 14th August, 2019 (Wednesday) 3. Scrutiny of nominations 16th August, 2019 (Friday) 4. Last date for withdrawal of candidatures 19th August, 2019 (Monday) 5. Date of Poll 26th August, 2019 (Monday) 6. Hours of Poll 9.00 A.M. to 4.00 P.M. 7. Counting of Votes 26th August, 2019 (Monday) at 5.00 P.M. 8. Date before which election shall be completed 28th August, 2019 (Wednesday)
  19. 418 downloads

    No. ECI/PN/73/2019 Dated: 21st July, 2019 ETPBS & Service Voter; a successful turnout for Lok Sabha Election 2019 Among the many milestones recorded during the recently concluded Lok Sabha Election 2019, Electronically Transmitted Postal Ballot System (ETPBS) is one of its kind, in the world’s largest democratic election process. Compared to 13,27,627 number of registered Service Electors of last General Election in 2014, a record highest number of 18,02,646 were enrolled as Service Electors through online registration with the dedicated portal https://www.servicevoter.eci.nic.in who were sent postal ballots electronically. For the first time a full-fledged online registration portal for service electors has been used to save processing time, resources and human errors. Persons working in Central Forces under Arms Act and Government officials deployed in Embassies outside the country are, classified as Service Voters and are provisioned for online enrolment. Out of the total number of Service Electors, 10, 16,245 were from Ministry of Defence, 7,82,595 from Ministry of Home Affairs (Central Armed Police Forces), 3539 of Ministry of External Affairs and State Police 267. In the seven phases spanning election, total 18, 02,646 postal ballots were dispatched electronically using the flagship IT programme of Election Commission of India, known as ETPBS. In 2019, 10,84,266 e postal ballots were received indicating 60.14% turnout, which is significant improvement compared to 2014 when turnout was only 4%.. ETPBS is developed by Election Commission of India, for the use of the Service Voters. It is a fully secured system, having two layers of security. Secrecy of voting is maintained through the use of OTP and PIN and no duplication of casted ETPB is possible due to the unique QR Code in the portal https://www. etpbs.in. Through this system the service voters cast their vote on an electronically received postal ballot, from anywhere outside their constituency, thus the chances of losing the voting opportunity has reduced. The purpose of the online system was to create convenient and easy-to-use online system for Defense Personnel to become Service Voters. With the motto of “no voter to be left behind”, Election Commission of India’s ETPBS has empowered and ensured all eligible service electors with their constitutional power to vote while performing their duty for the nation.
  20. 103 downloads

    No. ECI/PN/71/2019 Dated: 16th July, 2019 PRESS NOTE ECI Appoints Sh B Murli Kumar as Special Expenditure Observer for Election to 8 - Vellore PC, Tamil Nadu The Election Commission of India has appointed Ex- DG IT Chennai Sh B Murli Kumar (ex IRS - 1983) as Special Expenditure Observer for 8-Vellore Parliamentary Constituency that goes to polls now on 5th August 2019. It may be recalled that on 14th April 2019, the Commission had made a recommendation to the Hon’ble President of India, under Article 324 of the Constitution read with Section 21 of the General Clauses Act, 1897, to rescind the Election to 8-Vellore Parliamentary Constituency, Tamil Nadu. The decision of the ECI to rescind the election in Vellore PC was based on detection of a systematic design to influence voters in 8- Vellore Parliamentary Constituency during the election process. Sh. B. Murali Kumar was DGIT(Inv.), Chennai when search and seizure operations u/s 132 of the I.T. Act were carried out under his leadership and the IT team had made a cash seizure of Rs. 11.48 Cr. along with evidence in the form of computer printouts detailing proposed assembly segment, ward and booth wise money distribution suggesting a clear-cut pattern and design to induce the electors at a large scale across the Vellore Parliamentary Constituency. A total of Rs 61.76 crore were seized in various other search actions related to elections. The then Spl Expenditure Observer Ms Madhu Mahajan had recommended countermanding of Election to 8 Vellore PC as this organised way of inducement of voters had vitiated the electoral environment and the situation was not conducive for the conduct of free and fair elections
  21. 208 downloads

    No. ECI/PN/72/2019 Dated: 19th July, 2019 PRESS NOTE Subject: Biennial election to Maharashtra Legislative Council from Aurangabad-cum-Jalna Local Authorities’ Constituency–reg. The term of office of a sitting member of the Maharashtra Legislative Council is due to expire as per the details given below: S.No. Name of the Member Name of Local Authorities’ Constituency Date of Retirement 1. Sh. Zambad Subhash Manakchand Aurangabad-cum-Jalna Local Authorities’ Constituency 29-08-2019 2. Now, the Commission has decided to hold above mentioned Biennial Election to Maharashtra Legislative Council from Aurangabad-cum-Jalna Local Authorities’ Constituency, in accordance with the following schedule: EVENTS DATES & DAYS 1 Issue of Notifications 25th July, 2019 (Thursday) 2 Last date of making nominations 01st August, 2019 (Thursday) 3 Scrutiny of nominations 02nd August, 2019 (Friday) 5 Last date for withdrawal of candidatures 05th August, 2019 (Monday) 6 Date of poll 19th August, 2019 (Monday) 7 Hours of poll 8.00 a.m. to 4.00 p.m. 8 Counting of Votes 22nd August, 2019 (Thursday) 9 Date before which election shall be completed 26th August, 2019 (Monday) 3. The term of office of the member to be elected to the Maharashtra Legislative Council from the said Local Authorities’ Constituency shall be subject to the decision of the Hon’ble Supreme Court of India in SLP(C) No. 17123/2015 (Election Commission of India Vs Devesh Chandra Thakur & Others). 4. The Model Code of Conduct concerning this election will come into force with immediate effect in the concerned Constituency. Please see the details in Commission’s website under https://eci.gov.in/files/file/4070-biennial-bye-elections-to-the-legislative-councils-from-council-constituencies-by-graduates%E2%80%99-and-teachers%E2%80%99-and-local-authorities%E2%80%99-constituencies-%E2%80%93-mcc-instructions-%E2%80%93-regarding/
  22. 67 downloads

    No. ECI/PN/66/2019 Dated: 20th June, 2019 PRESS NOTE IIIDEM organizes a 5-day Capacity Building Program on ‘Electoral Technology’ for Officials of Union Election Commission of Myanmar Election Commissioner Sh. Sushil Chandra has emphasised the need of sharing best practices of Elections among Election Management Bodies to strengthen the democracy around the world. The Election Commissioner was addressing the Election Officials of Union Election Commission of Myanmar who are undergoing a five day training programme on Use of Technology in Elections at India International Institute of Democracy and Election Management (IIIDEM) in New Delhi today. He emphasized on the use of technology to create transparency, trust and fairness in electoral process. Further he added the successful implementation of technology in recent elections to Lok Sabha 2019 with the introduction of IT applications like Voter Helpline Application, Application for persons with disabilities, Electronically Transmitted Postal Ballot System, C-vigil and others besides the EVM and VVPAT. He motivated the participants to participate enthusiastically and identify various areas of implementing technology in the electoral process of Myanmar. The ongoing Capacity Building Programs on Electoral technology is the 7th program in the series of the 9 programs scheduled across 2018-2019. The program is being attended by the mid and senior level officers of Union Election Commission of Myanmar and the program is being conducted by the experienced resource persons from Election Commission of India. This programme is part of series of Capacity Building Programmes, which have been designed on the request of Union Election Commission of Myanmar through Ministry of External Affairs, Government of India. IIIDEM has conducted Training Need Analysis in 2017 to create an objective oriented training program for the officials of Union Election Commission of Myanmar for the forthcoming General Elections in 2020. Mr. Dhirendra Ojha, Director General, ECI spoke about increasing use of social media by various stakeholders in the electoral process. Mr. Vivek Khare, Director, IIIDEM informed about the training programs conducted so far for the Officials of Union Election Commission of Myanmar on various attributes of elections. Dr. Noor Mohammad, Senior Consultant IIIDEM, introduced the ongoing training programme on Electoral Technology and highlighted the importance of Electoral Technology in electoral process. Mr. S B Joshi, Secretary, ECI presented the vote of thanks.
  23. 208 downloads

    No. ECI/PN/68/2019 Dated: 25th June, 2019 PRESS NOTE Biennial Election to the Council of States from Tamil Nadu, 2019 –reg. The term of office of 06 (six) members of the Council of States elected from Tamil Nadu is going to expire on 24.07.2019 as per following S.No. Name of Member Date of retirement 1. T. Rathinavel 24.07.2019 2. Dr. V. Maitreyan 3. K.R. Arjunan 4. Dr. R. Lakshmanan 5. D. Raja 6. Kanimozhi (Elected to the House of the People on 23.05.2019) 2. The Commission has decided to hold a biennial election to the Council of States from Tamil Nadu in accordance with the following programme: - Sl.No. Subject of Programme Dates and Days Issue of Notifications 1st July, 2019 (Monday) Last Date of making nominations 8th July, 2019 (Monday) Scrutiny of nominations 9th July, 2019 (Tuesday) Last date for withdrawal of candidatures 11th July, 2019 (Thursday) Date of Poll 18th July, 2019 (Thursday) Hours of Poll 9.00 a.m. to 4.00 p.m. Counting of Votes 18th July, 2019 (Thursday) at 5.00 P.M. Date before which election shall be completed 22nd July, 2019 (Monday) 3. The Commission has directed that for the purpose of marking preference(s) on the ballot paper only integrated violet colour sketch pen(s) of pre-fixed specification, provided by the Returning Officer, shall be used. No other pen shall, under any circumstances, be used in the above said election. 4. Adequate measures for close monitoring of the election process by appointing observers shall be taken to ensure free and fair election.
  24. 99 downloads

    No. ECI/PN/67/2019 Dated: 21st June, 2019 PRESS NOTE Election Commission of India Observes 5th International Day of Yoga Election Commission of India today observed the 5th International Day of Yoga at ECI headquarters, Nirvachan Sadan, New Delhi by organising sessions on Yoga and gave the message for fit and healthy lifestyle. 21st June is celebrated globally as International Day of Yoga. On this occasion ECI has organized a one hour session of Yoga in 6 batches for more than 400 participants including senior officers and staff. Election Commissioner, Shri Sushil Chandra, Director General, Shri Dhirendra Ojha and senior officers along with staff of the Commission participated in the yoga Session with great enthusiasm and positivity. The sessions were conducted under observation of qualified trainers and demonstrators from Morarji Desai National Institute of Yoga.

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...