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  1. Version

    63,705 downloads

    Alternate link to download the press note: Announcement of Schedule for General Elections to Lok Sabha and Legislative Assemblies in Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim, 2019
  2. Version

    466 downloads

    Schedule for bye-election to fill Casual vacancies in the State Legislative Assembly of West Bengal-reg.
  3. Version

    120 downloads

    ELECTION COMMISSION OF INDIA Nirvachan Sadan, Ashoka Road, New Delhi-110001 No. ECI/PN /50/2019 Dated: 19th April, 2019 PRESS NOTE Subject : Schedule for bye-elections to fill casual vacancies from 89 - Agra and 23-Darjeeling Assembly Constituencies in the State Legislative Assemblies of Uttar Pradesh and West Bengal respectively – Regarding. There are two clear vacancies from 89–Agra and 23–Darjeeling Assembly Constituencies in the State Legislative Assemblies of Uttar Pradesh and West Bengal, respectively, which needs to be filled up. After taking into consideration various factors like, festivals, electoral rolls, etc., the Commission has decided to hold the bye-election to fill this vacancy as per the programme mentioned as under: - Sl No. Poll Events Schedule 1 Date of Issue of Gazette Notification 22.04.2019 (Monday) 2 Last date of making Nominations 29.04.2019 (Monday) 3 Date of Scrutiny of Nominations 30.04.2019 (Tuesday) 4 Last date for withdrawal of Candidatures 02.05.2019 (Thursday) 5 Date of Poll 19.05.2019 (Sunday) 6 Counting of Votes 23.05.2019 (Thursday) 7 Date before which election shall be completed 27.05.2019 (Monday) ELECTORAL ROLL The Electoral Rolls for the aforesaid Assembly Constituency 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 bye- election at the time of poll. Electoral Photo Identity Cards (EPIC) shall be the main document of identification of a voter. The order issued by the Commission in this regard for the General Election to the House of People and State Legislative Assembly, 2019 shall apply for identification of voters at the time of poll in the said bye-election. MODEL CODE OF CONDUCT The Model Code of Conduct has already come into force with announcement of General Election to Lok Sabha, 2019 on 10th March, 2019 in all States/UTs. 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.
  4. Version

    669 downloads

    Election Commission of India Nirvachan Sadan, Ashoka Road, New Delhi-110001 No. ECI/PN/49/2019 Dated: 16th April, 2019 Press Note Election to 8 Vellore Parliamentary Constituency stands rescinded ECI's decision based on reports of systematic design to influence voters, unearthed during Income Tax raids The Election Commission of India 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 vide its proceedings no.464/ECI/LET/TERR/TN/SS-I/2019 dated 14.4.2019. The decision of the ECIto make this recommendation was based on detection of a systematic design to influence voters in 8- Vellore Parliamentary Constituency during the election process. Thereport of the DGIT(Inv.), Chennai, Sh. B. Murali Kumar, dated 5th of April 2019, details the search and seizure operations u/s 132 of the I.T. Act carried out on 29th and 30th of March, 2019 at the residence of Sh. Durai Murugan, MLA and Treasurer of DMK Party and Sh. Kathir Anand, s/o Sh. Durai Murugan and contesting candidate for Vellore Parliamentary Constituency and at Kingston medical College, run by the Durai Murugan Educational Trust. The search team observed that evidently there was prior rummaging of the premises and removal of material including the control panel of the CCTV as well as the hard disks of the computers. Further discreet surveillance resulted in the confirmation that a large amount of cash and other incriminating material had indeed been shifted out of the college premises while the teams were being denied entry. Further as per DGIT report, based on the intelligence gathered during the discreet surveillance, certain premises of close associates of the candidate Shri Kathir Anand and their relatives were identified and fresh searches u/s 132 of the Income Tax Act, 1961, at Katapadi Taluk, Vellore District were initiated on 01.04.2019 at the residence of Sh. Damodaran, brother in law of Sh.Srinivasan, a DMK functionary. The search operations of the Income Tax Department on 1.4.2019 yielded a total cash seizure of Rs.11.48 Crores, most of which was packed in plastic packets with ward wise details. In addition, unused labels, loose sheets with details of ward-wise breakup of voters and documents related to Kingston Engineering College were found from the residence of Sh. Damodaran. Sh.Srinivasan claimed the ownership of Rs.11.48 Crores and in his statement recorded u/s 131 of IT Act stated that the cash was meant to influence voters in favour of DMK’s candidate. The fact that the claimant does not have any explained source of income and that the documents found with the cash pertain to an institution run by the family of the DMK candidate lays bare the nexus between the candidate and the sums so found. The Special Expenditure Observer, Ms. Madhu Mahajan, filed a report on 8.4.2019 stating that the searches had unearthed a systematic design to influence voters through inducements and that such activities come under the ambit of “corrupt practices” as per Section 123 of the RP Act, 1951.The Special Expenditure Observer was of the opinion that the situation is not conducive for the conduct of free and fair elections. The CEO Tamil Nadu filed his report on the 12.4.2019, wherein he has stated that the 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 suggests a clear-cut pattern and design to induce the electors at a large scale across the Vellore Parliamentary Constituency. This organised way of inducement of voters had vitiated the electoral environment which was now not conducive for conducting inducement free, ethical election in Vellore Parliamentary Constituency at this juncture. After taking into account all relevant facts and circumstances of the present case, the Commission was fully satisfied that the current electoral process in the said 8-Vellore Parliamentary Constituency in Tamil Nadu has been seriously vitiated on account of the above-mentioned unlawful activities on behalf of the candidate, Sh. Kathir Anand, and some members/ workers of the political party in question. In the Commission’s considered opinion, allowing the current electoral process to proceed and conducting the poll in the constituency on 18thApril, 2019, as scheduled, in such a vitiated atmosphere would have severely jeopardised the conduct of free and fair election in the said 8-Vellore Parliamentary Constituency. The Hon’ble President, accepting the recommendation of the Election Commission of India, made in this regard, is pleased to partially rescind Notification No.1389(E) dt.19th March 2019 in so far as it relates to calling upon the said 8-Vellore Parliamentary Constituency in Tamil Nadu to elect a member to the Lok Sabha.
  5. Version

    147 downloads

    Schedule for bye-elections to fill casual vacancy from 42 – Chincholi (SC) Assembly Constituency in the State Legislative Assembly of Karnataka – Regarding.
  6. Version

    183 downloads

    ECI/PN/47/2019 Dated: 15th April, 2019 Press Note Commission Reviews Poll Arrangements with Central Observers in Tripura and West Bengal through Video Conferencing for next Phases of Polling Chief Election Commissioner Sh Sunil Arora and Election Commissioners Sh Ashok Lavasa and Sh Sushil Chandra today reviewed poll arrangements in specific constituencies of West Bengal and Tripura going to polls in Phase 2 & 3 of ongoing General Elections to Lok Sabha 2019. The review through video conferencing was held with General Observers, Police Observers and Expenditure Observers deployed in Phase 2 and Phase 3 Parliamentary Constituencies in West Bengal namely the 3-Jalpaiguri, 4-Darjeeling, 5- Raiganj, 6- Balurghat, 7-Maldaha Uttar, 8-Maldaha Dakshin, 9-Jangipur and 11- Murshidabad in West Bengal and Phase 2(final phase) of Tripura ie 2-Tripura East Parliamentary Constituency. The General Observers briefed the Commission on the preparedness in terms of Assured Minimum Facilities (AMF) at the Polling Stations; mapping of PWDs and the arrangements made for their facilitation at the Polling Stations; Awareness amongst the voters that Photo Voter Slips (PVSs) will no longer be treated as the Identification document but that the Voter has to necessarily bring one of the 12 specified Identification Documents to be shown at the Polling Station on the poll day. Commission also reviewed the complaints, if any, from Political Parties, etc as received by Observers and their status. The preventive actions taken against the identified trouble makers and potential intimidators were also reviewed. Commission reviewed at length the Central Armed Police Forces deployment status in each of the Parliamentary Constituencies. The Police Observers briefed about Preparation of District Security/Force Deployment plan; Use of Central Paramilitary Forces for area domination and confidence building measures and the Law and Order situation. The Special Central Police Observer for West Bengal and Jharkhand Sh Vivek Dube and Sh M K Das, the Special Central Police Observer for Tripura and Mizoram were also present in the meeting. The Expenditure Observers informed the Commission about Deployment of Flying Squads (FS), Static Surveillance Teams (SST) & Video Surveillance Teams; Complaint Monitoring Cell; Seizures made by FS, SST & Police and Inspection of Candidates Accounts. Commission impressed upon all the Observers to remain on constant vigil and ensure that the polls are conducted in absolutely free, fair and credible manner
  7. Version

    429 downloads

    No. ECI/PN/46/2019 Dated: 09th April, 2019 Press Note Schedule for bye-election to fill casual vacancy in the State Legislative Assemblies of Tamil Nadu, Goa and Karnataka– Regarding.
  8. Version

    970 downloads

    No. ECI/PN/45/2019 Dated: 08th April, 2019 Press Note General Election to the Lok Sabha and Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim 2019 and bye elections to 37 Assembly Constituencies of 12 States to be held simultaneously – Ban on Exit Poll. Election Commission of India, in exercise of the powers under sub-section(1) of Section 126A of the Representation of the People Act, 1951 has notified the period between 7.00 A.M. on 11.04.2019 (Thursday) and 6.30 P.M. on 19.05.2019 (Sunday) as the period during which conducting any exit poll and publishing or publicizing the result of exit poll by means of the print or electronic media or in any other manner shall be prohibited during the ongoing General election to the Lok Sabha and Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim 2019 and bye elections from assembly constituencies. Further, under Section 126(1) (b) of the Representation of the People Act, 1951, displaying any election matter including results of any opinion poll or any other poll survey, in any electronic media, would be prohibited during the period of 48 hours ending with the hour fixed for conclusion of poll in each of the phases in the respective polling area during the aforesaid elections. Notification dated 7th April, 2019 issued in this regard is enclosed herewith for the information of all concerned.
  9. Version

    453 downloads

    No. ECI/PN/39/2019 Dated: 26th March, 2019 PRESS NOTE ECI conducts briefing sessions for 2nd batch of General, Police and Expenditure Observers for the Lok Sabha and State Legislative Assembly Elections - 2019 In continuation of the briefing held for the first batch of General, Police and Expenditure Observers held on 14th March, the Commission today conducted day long sessions for over a thousand more officers drawn from IAS, IPS, Indian Revenue Service and few other Central Services. These officers are being deployed as Observers in the ongoing Elections to the Lok Sabha and Legislative Assemblies of four States. Addressing the participants, Chief Election Commissioner Shri Arora said that while all Observers are essentially the eyes and ears of the Commission, Senior Expenditure Observers are assuming an enormous role given the quantum of money power vitiating the election process. He added that the Commission has already appointed two Special Expenditure Observers for the States of Tamil Nadu, Gujarat, Maharashtra and Karnataka. To further identify the role of illegitimate resources in the elections, the Commission is considering appointing few more Special Expenditure Observers in more Expenditure Sensitive States. Shri Arora reminded the Observers of their enormous responsibility to ensure fair, ethical and transparent election process in the field. He asked them to be vigilant, impartial and accessible to all stakeholders to reinforce the faith in the minds of the citizen towards the electoral process. While elucidating the myriad responsibilities of Observers, the CEC mentioned that Electoral Rolls are the bed rock of election process and Observers need to ensure the integrity of the Electoral Rolls. Reminding the Observers of their crucial role , Shri Arora said that The Commission reposes complete trust in the senior officers being deputed to the field and would like the Observers & CEOs to be the first and last point of contact. However, he also cautioned them that even a trace of proven malafide or partisanship, would lead to ruthless action from the Commission. He further added that, keeping pace with the changing times, the Commission has been proactive in making the electoral process participative by involving & empowering citizens particularly through cVigil App. He said that the cVigil App initiative which started as a pilot project in the Karnataka State elections and then implemented in the five State elections held last year, has now been extended pan India for the ongoing General Elections. Shri Ashok Lavasa, Election Commissioner in his address stated that the Observers have been a critical part of the election process and machinery. He advised Observers to be alert, accessible and responsive and effective in the field to ensure fairness and transparency of the election process. He urged the Observers to be familiar with all the instructions & guidelines to ensure clarity in execution in the field. He said the senior Observers need to play dual roles of monitoring and mentoring. While addressing the Expenditure Observers, Shri Lavasa stressed that only the seizure figures may not be taken as a measure of the efficacy of enforcement machinery, but the money trail and actual perpetrators behind the consignment should be investigated. Welcoming the participants, Election Commissioner Shri Sushil Chandra noted that Observers play an important role for the Election Commission for robust monitoring of the complete process in the field. He asked the Observers to ensure better co-ordination amongst all the Stakeholders in the field. Elaborating the diverse challenges for the Observers in the current scenario, he urged them to be vigilant and accessible. He mentioned that developing real time intelligence and monitoring of accounts of the candidates would be crucial to downplay the role of illegitimate resources adversely influencing the election process. Comprehensive Expenditure Monitoring Handbook, Observers Manual and National Election Planner were provided to the Observers to facilitate their work. During the day long sessions, 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 to apprise the Observers. The Observers were also acquainted with the various IT initiatives and mobile applications launched by the Commission for voter facilitation as well as effective and efficient management of election process in the field. Detailed presentations were made about ‘Observer App’, cVIGIL App and other initiatives
  10. Version

    366 downloads

    No. ECI/PN/40/2019 Dated : 26th March 2019 PRESS NOTE ECI appoints Special Expenditure Observers for States of Andhra Pradesh, Arunachal Pradesh, Gujarat, Karnataka, Nagaland and Telangana Election Commission of India has appointed two eminent former Civil Servants Sh. Gopal Mukherjee and Sh. D.D. Goel as Special Expenditure Observers for the upcoming Lok Sabha Elections. While Sh. Gopal Mukherjee ex-IRS (1980), former Member of CBDT has been deployed in Andhra Pradesh and Telangana and Sh.D.D.Goel ex-IRS (1982), former DGIT(Inv.) been deployed in Arunachal Pradesh and Nagaland. Both these officers have extensive knowledge of search and seizure operations conducted by the I.T Department. 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 and Voter Helpline 1950 against all persons/entities trying to induce voters by distributing cash, liquor & freebies etc. in order to vitiate the poll process. Further, the Commission has decided to give additional charge of Gujarat and Karnataka to Sh. Shailendra Handa and Ms. Madhu Mahajan, respectively. It may be recalled that Commission had appointed these officers as Special Expenditure Observers on 19th March 2019. Sh Handa would thus be Special Expenditure Observer for Maharashtra and Gujarat while Ms Mahajan will be deployed in Tamil Nadu and Karnataka.
  11. Version

    497 downloads

    No. ECI/PN/41/2019 Dated : 26th March 2019 PRESS NOTE ECI appoints Special Central Police Observer for States of West Bengal and Jharkhand Election Commission of India has appointed Sh K K Sharma (IPS 1982 Retd DG Border Security Force) as Special Central Police Observer for the States of West Bengal and Jharkhand. Sh Sharma would oversee the deployment and other security related issues in the said States.
  12. Version

    850 downloads

    No. ECI/PN/38/2019 Dated: 26th March, 2019 PRESS NOTE GENERAL ELECTIONS TO THE LOK SABHA, 2019 - PROGRESSIVE SEIZURE A total seizure of nearly Rs 540 crores has been made by various enforcement agencies across the country as on March 25, 2019. A break up of seizure of cash, liquor, drugs/narcotics, precious metals & freebies is given below. Summary: Total Cash Seizure : Rs. 143.47 Cr. Total Liquor Seizure : Worth Rs. 89.64 Cr. Total Drugs/Narcotics seizure : Worth Rs. 131.75 Cr. Total Precious Metals (Gold etc.) seizure : Worth Rs. 162.93 Cr Total Freebies/other items seizure : Worth Rs. 12.202 Cr. Download the file to view details
  13. Version

    2,144 downloads

    General Election to Lok Sabha 2019 and State Legislative Assemblies 2019 - Allotment of Broadcast/Telecast time to Recognized National/State Political Parties -regarding.
  14. Version

    702 downloads

    No. ECI/PN/34/2019 Dated: 22nd March, 2019 PRESS NOTE Indian Statistical Institute (ISI) presents its Report on Sample Size of VVPAT Counting to Election Commission of India Indian Statistical Institute(ISI) today presented its Report on the sample size of Voter Verifiable Paper Audit Trail (VVPAT) slip counting to the Chief Election Commissioner Shri Sunil Arora and Election Commissioners Shri Ashok Lavasa and Shri Sushil Chandra. The Report was presented by Prof. Abhay G. Bhatt, Head ISI, Delhi Centre. It may be recalled that in view of the varying demands for enhanced percentage of VVPAT Slip count during elections in the country, the Commission had engaged the Indian Statistical Institute to systematically analyse and scientifically examine the issue of VVPAT Slip verification with electronic count of the Electronic Voting Machines (EVMs). ISI is one of the most prominent and reputed national institution devoted to research, teaching and application of statistics and sampling methodology in the country. Keeping in view their domain expertise and subject specialization, the Commission decided to engage the Institute in arriving at mathematically sound, statistically robust and practically cogent solutions to the issue of a number/percentage of VVPAT slip counts to done during the elections. Apart from Prof Abhay G. Bhatt, Head ISI, Delhi Centre, the Expert Committee also consisted of Prof Rajeeva L. Karandikar, Director, Chennai Mathematical Institute (CMI) and Shri Onkar Prosad Ghosh, Dy. Director General (Social Statistics Division), Central Statistics Office, MOSPI, who was nominated by Director General, National Sample Survey Office (NSSO). Before finalizing its report, the Expert Committee had wide ranging consultations with other experts in the field of statistics and examined suggestions received from other groups. This Expert Committee has submitted its Report titled 'Random Sampling For Testing of EVMs via VVPAT Slip Verification' to the Commission today i.e. 22nd March 2019. The Report submitted by the Expert Committee shall now be examined by the Commission and necessary action initiated.
  15. Version

    228 downloads

    No. ECI/PN/30/2019 Dated: 15th March, 2019 PRESS NOTE Sub : ECI convenes a meeting of Multi-Departmental Committee on Election Intelligence Chief Election Commissioner Shri Sunil Arora along with Election Commissioners Shri Ashok Lavasa and Shri Sushil Chandra today held a meeting of Multi Departmental Committee on Election Intelligence. Heads of Tax Boards, Law enforcement agencies, Central Paramilitary Forces and representatives of Financial Institutions attended the meeting. Addressing the meeting, CEC Shri Arora said it is the constitutional mandate of the Election Commission of India to conduct free and fair elections. Conducting clean elections is now one of the biggest challenges in our democracy given the prevalent abuse of money power, particularly when it manifests in inducement of voters. He said Commission is determined to curb this menace and has issued detailed guidelines to monitor election expenditure incurred by candidates and political parties. The expenditure monitoring mechanism has got stronger over a period of time and larger seizures have been made by our enforcement teams in successive elections. He said individually and collectively the agencies participating in the meeting are the bulwarks of clean elections. The outcome of synergised action should exceed the commitments made. Election Commissioner Shri Lavasa pointed out that implementation of ECI’s instructions on field requires co-ordination among the various expenditure monitoring teams and the agencies tasked with enforcement. Sharing of Intelligence amongst the agencies should ensure that there is concerted attack on problems faced. He noted that multidimensional, multi-fanged crime needs to be tackled with coordinated action. He reminded the agencies that due follow-up action on seizures done in previous MCC phase should see demonstrative action against antisocial elements enough to feel deterred next time. He emphasised that mischief mongers are ever devising more ingenious ways to beat the system. Election Commissioner Shri Chandra highlighted that election expenditure monitoring mechanism with its two thrust areas of keeping track of the legal expenditure incurred by candidates and political parties for election campaigns, and more importantly, ensuring that there is no illegal use of money and other items for buying of votes, is vital to ensure clean elections. Use of money during the elections has increased by leaps and bounds in recent times and therefore there is greater need to have synergy amongst various enforcement agencies so that a collective strategy is developed to fight this menace. The Commission desires that all enforcement agencies should have proper sharing of information for taken coordinated action rather than working in silos. The issues discussed at the meeting included ways of Curbing of covert expenditure by candidates and political parties; sensitisation of the law enforcement agencies about their role during elections; co-operation and sharing of intelligence of economic offences amongst law enforcement agencies for effective action; preparation of road map for action during the elections; mapping of constituencies by concerned agencies to check transportation of smuggled goods, drugs, liquor and cash, including fake currency, through seaports, inter-state borders and international borders and pro-active and preventive action by each law enforcement agency. The Heads of Tax Boards, Law enforcement agencies, Central Paramilitary Forces and representatives of Financial Institutions assured the Commission of prompt 24X7 expenditure monitoring and surveillance action and implementation of instructions to ensure curbing of abuse of money power in elections. The senior Officers who attended the meeting included Shri P.C. Mody, Chairperson & Member (Inv.), CBDT; Shri Pranab Kumar Das, Chairman, CBIC; Shri Sanjay Kumar Mishra, IRS, Director, Enforcement Directorate; Smt. Mitali Madhusmita, IRS, DG, CEIB; Shri Pankaj Kumar Mishra, IRS, Director, Financial Intelligence Unit-IND; Sh. Rajesh Ranjan, IPS,DG, CISF; Shri Rajni Kant Mishra, IPS, DG, BSF; Shri Rajeev Rai Bhatnagar, IPS, DG, CRPF; Shri Kumar Rajesh Chandra, IPS, DG, SSB; Shri Abhay, IPS, DG, NCB; Shri Arun Kumar, IPS, DG, RPF; Shri Sunil Mehta, Chairman, Indian Bank Association; Shri Rakesh Asthana, IPS, DG, BCAS; Sr. Level Functionary from the RBI.
  16. Version

    756 downloads

    No. ECI/PN/27/2019 Dated: 14th March, 2019 PRESS NOTE Sub. : ECI conducts day long sessions to brief the General, Police and Expenditure Observers for the forthcoming Elections As a run up to the forthcoming Elections to the Lok Sabha and Legislative Assemblies of four States, the Election Commission of India today organized the 1st briefing for Observers to be deployed in the Poll going States. Over 1800 senior 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, the Chief Election Commissioner Sh Sunil Arora pointed out that the officers need to be earnest and have no choice but to ensure that no mistakes are committed. Sh Arora recalled that in the recent State elections held, it took all of miniscule percentages of instances of slippages in following the laid down protocol for EVM-VVPAT procedures or missing out of few names from Electoral Roll, or delay in Counting of votes, rendering all other good work done in the background. He reminded the officers that ECI, set up as a unique institution since 1950 to function as the very bedrock of democratic process, associates officers from varied fields to help conduct the elections as per well defined duties. CEC emphasised that while discharging the onerous duties as Observers while officers observe the electoral process, the ECI observes these officers to ensure that they sincerely discharge the assigned duties. Sh Arora noted that with changed times, concerns about abuse of money power and also social media are posing newer challenges. He said the endeavour of ECI is not only to conduct free and fair elections but also transparent, clean and ethical elections. Election Commissioner Sh Ashok Lavasa reminded the group that as Observers, they need to ensure implementation of all instructions of the ECI in letter and spirit. Sh Lavasa mentioned that the recently launched cVIGIL App has helped empower every citizen also to help the Commission keep a vigilant eye out for violations Model Code of Conduct. But availability of this App has itself put more responsibility on officers managing and overseeing the electoral system. He reiterated that the Observers need to be accessible and available to all stakeholders on the ground as the officers are literally the extended arms of ECI in the field. Addressing the officers, Election Commissioner Sh Sushil Chandra drew the attention of the Officers that as Observers their role is to be eyes and ears of the Commission in keeping a watchful eye and to take all preventive measures to ensure free and fair elections. He pointed out that the role of Expenditure Observers becomes crucial when methods of inducements to voters are becoming very innovative too. During the 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, DECs and DGs of ECI. 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 mobile applications launched by the Commission for voter facilitation as well as effective and efficient management of election process in the field. The Observers were provided functional demonstration of EVMs and VVPATs and briefed about the multifarious technical security features, administrative protocols and procedural safeguards that surround the EVM ecosystem to make it completely secure, robust, reliable, non-tamperable and credible. Comprehensive publications unveiled by the Commission, namely compilation of all thematic presentations on different subjects of Election Management, State/UT profiles and National Election Planner and Compendium of Instructions on Election Expenditure Monitoring were provided to the Observers to facilitate their work. ECI for the first time has also started a new mobile app called ‘Observer App’. Using this App, General, Police and Expenditure observers can submit their Observer's 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. Since the observers will be closely involved in real-time disposal of Model Code of Conduct and expenditure violation cases, cVIGIL App will help them see all these cases under their jurisdiction. 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.
  17. Version

    188 downloads

    No. ECI/PN/28/2018 Dated: 14h March, 2019 PRESS NOTE Subject : Schedule for bye-election to fill casual vacancy in the State Legislative Assembly of Gujarat– Regarding. There is one clear vacancy in the State Legislative Assembly of Gujarat, which needs to be filled up: Sl. No. State Number & Name of Assembly Constituency 1 Gujarat 77 - Jamnagar Rural Assembly Constituency After taking into consideration various factors like local festivals, electoral rolls, weather conditions etc., the Commission has decided to hold bye-election to fill this vacancy as per the programme mentioned as under: - Poll Events Schedule Date of Issue of Gazette Notification 28.03.2019 (THU) Last Date of Nominations 04.04.2019 (THU) Date for Scrutiny of Nominations 05.04.2019 (FRI) Last Date for Withdrawal of candidatures 08.04.2019 (MON) Date of Poll 23.04.2019 (TUE) Date of Counting 23.05.2019 (THU) Date before which election shall be completed 27.05.2019 (MON) 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 bye- 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 bye-elections. 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 bye-election is included, subject to partial modification as issued vide Commission’s instruction No. 437/6/INST2016-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.
  18. Version

    312 downloads

    No. ECI/PN / 26 /2019 Dated: 13th March, 2019 PRESS NOTE Subject : Schedule for bye-elections to fill casual vacancies from 64 – Dhrangadhra AC and 85 – Manavadar AC in the State Legislative Assembly of Gujarat – Regarding. There are two clear vacancies in State Legislative Assembly of Gujarat, which need to be filled up: Sl. No. Number and Name of Assembly Constituency 1. 64 – Dhrangadhra 2. 85 – Manavadar After taking into consideration various factors like, festivals, electoral rolls, etc., the Commission has decided to hold the bye-elections to these 2 Assembly Constituencies following the same schedule as for the relevant Parliamentary Constituency as per the programme mentioned as under: - Sl No. Event Date 1 Issue of Notification 28.03.2019 2 Last date of making Nominations 04.04.2019 3 Scrutiny of Nominations 05.04.2019 4 Last date for withdrawal of Candidatures 08.04.2019 5 Date of Poll 23.04.2019 6 Counting of Votes 23.05.2019 7 Date before which election shall be completed 27.05.2019 ELECTORAL ROLL The electoral rolls of the Assembly Constituencies where bye-elections are being held have been revised with reference to 01.01.2019 as the qualifying date. ELECTRONIC VOTING MACHINES (EVMs) & VVPATs The Commission has decided to use EVMs & VVPATs in the bye-elections in all the polling stations. Adequate numbers of EVMs 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 bye- elections 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 bye-elections. 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 Constituencies going for bye-elections is included, subject to partial modification as issued vide Commission’s instruction No. 437/6/INST/2016/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 State concerned.
  19. Version

    492 downloads

    Commission’s State Review of J&K for Poll Preparedness Dated 4th and 5th March 2019 Press note Jammu 5th March 2019 Chief Election Commissioner Shri Sunil Arora accompanied by Election Commissioners Shri Ashok Lavasa and Sh Sushil Chandra alongwith the team of officers from Election Commission of India, conducted a two day review of Poll Preparedness of the State of Jammu and Kashmir on 4th and 5th March 2019. During the visit, the Commission met with representatives of various political parties and noted their issues and concerns. The Commission took note of their concerns for holding free, fair and ethical elections. The Commission reviewed the work of District Election Officers, SPs/Commissioner of Police, Divisional Commissioners and IGs and discussed election preparedness with Chief Secretary, DGP and other Nodal Officials of the State. The Commission also met with Nodal officers of Income Tax, Excise, Narcotics Control, Customs, Banks, Postal Department, Railways, Airports and with State Level Bankers Committee convener to review in detail the strategy to curb misuse of money/liquor & freebies distribution during the election. Highlights of the issues discussed during the meeting and instructions of the Commission include issues regarding Electoral Roll; Polling Arrangements; Security arrangements required for conducting Elections in the State as also Expenditure monitoring concerns among other issues detailed below. Specifically, the Political Party Representatives mentioned on Electoral Roll issues, that copies of the Roll have not been received by their Central offices. They also requested for copies in English apart from Hindi and Urdu. Some instances of duplicate voters were pointed out. Some parties voiced concern for Migrant Voters finding the M Form procedure not very convenient. They desired that special Polling Stations be set up for such migrant voters rather than them needing to make separate trips for filling the form. Delays in printed Electors Photo Identity Cards were mentioned. Regarding Polling arrangements, Some Representatives pointed out that Polling Stations are shifted at very late stages citing security concerns and causing confusion about the location. At times with such relocation, Polling Booths get set up far from their residences and travel to the distant PS makes them vulnerable on commute enroute. The representatives desired that Polling stations be set up closer to areas where large number of voters reside. On the issue of Need for Elections, almost all Political Parties voiced the need to have both – Parliamentary and Assembly Elections conducted at the earliest in the State saying that recent turnout in the Panchayat and ULB elections, suggests that general population in the State wishes to have their democratically elected government in place. They said the party representatives and public at large have full faith in ECI that they would fulfill their constitutional mandate to conduct free and fair elections in the State. With respect to Security Arrangements, Representatives from all Political Parties emphasized that due security arrangements be made to provide adequate security to voters and candidates so as to instill confidence in them for conducive environment for forthcoming elections. Some political party members desired that adequate security should be continued for ex-Ministers and candidates even after actual election process is over. Among other Miscellaneous issues, the Parties cited instances of transfer of some officers in violation of ECI norm was brought to the notice of the Commission. They requested that officials who can adversely influence conduct of free and fair elections, should not be allowed to continue in their posts. They also said given the snowbound conditions in the State, polling dates be considered after month of May. Commission's assurance and instructions The Commission is committed to deliver free, fair, peaceful, transparent, ethical and inclusive elections. The Commission attaches prime importance to ensuring conducive environment for conducting elections in the State keeping in view the specific concerns of the State. Effective mechanism is being fine tuned for smooth conduct of the electoral process. The Commission has directed the State level and District Level Election Machinery to meticulously coordinate all logistics arrangements for smooth conduct of elections and make comprehensive action plans so as to instill absolute confidence in all stakeholders. Officers have been asked to ensure Effective monitoring and vigilance. The Commission solicits proactive support of all political parties, media organisations, civil society, youth and community organisations and all voters of the State to join hands with the Commission and wholeheartedly participate in poll process. Election Commission attaches utmost priority to ensure purity of Electoral Rolls. All DEOs have tried their best to enroll all eligible voters. While Final publication of Electoral Rolls has been done on 7th February, 2019 and copies of the same have been distributed at district level, copies as desired will also be made available to all Political Parties in Hard as well soft form. The Electoral Rolls without photographs have also been hosted on the CEO’s official website. Efforts are still on to include those who have been left out. Special camps are being organised by DEOs. Special camps have already been organized by CEO on 23rd & 24th February 2019 and more camps are being organized in the month of March. The Commission’s motto is ‘No Voter To Be Left Behind’ and our officers will make all efforts to register all eligible voters. As mere possession of Electoral Photo Identity Card is not sufficient – a #GOVERIFY campaign has been started so that voters can proactively confirm their own name in the Electoral Roll. Recently it also has been clarified that Electors Photo Identity Card or one of the eleven specified photo identity documents will be essential for casting vote and the Photo Voter Slips issued will not be valid as stand-alone identification document for voting. As regards the specific concern pointed out for M Forms for Migrant Voters, it was explained to the Party representatives also that to facilitate registration,voting and other issues/grievances, at present there are three AERO-Migrants (Assistant Electoral Registration Officers) who also perform duties of AROs as well as BLOs (Booth Level Officers) appointed specially to register the Kashmiri migrants. Special camps were conducted at the migrant camps during SSR 2019 which resulted in addition of 4988 Kashmiri migrant voters during last one year. Two more Special Camps are being organised on 6th and 7th March, 2019 for migrant voters in all 26 special polling stations. Similarly to facilitate Voting, Three Assistant Returning Officers (Migrants) are appointed ,one each for Jammu, Udhampur and Delhi. 26 Special Polling Stations are setup for voting by migrants at Jammu, Udhampur and Delhi. Dedicated EPIC printing facility has been provided in the office of Relief Commissioner J&K. Due publicity for these special arrangements shall be scaled up for benefit of all concerned. Regarding Security Concerns, the Commission is indeed mindful of the specific challenging law and order situation in the State of J&K and especially in certain Assembly segments given their location and concerns. Commission will look into due security arrangements while deciding on the timing and phasing of the elections. Commission does as a matter of practice keep in mind local festivals, geographical conditions and related needs while deciding the schedule of election dates. The Commission would also keep in view the sentiments voiced by the representatives with respect to need for restoring democratically elected government in the State. The Commission is aware that Elections have been conducted in the past under trying circumstances in the State. J&K elections do attract global and national attention more than any other State. For the first time in the forthcoming general elections, VVPATs will also be used at all Polling Booths along with the EVM machines. Thus the officers need to ensure due awareness to all stakeholders about proper usage of the machines. The officers were also asked to strictly adhere to the laid down procedures and Standard Operating Procedures about use, storage and Transportation of the machines in all the constituencies. The Chief Electoral Officer has been directed that VVPAT awareness campaign be continued upto the booth and hamlet level. Commission has directed effective use of single window system, facilitation through IT applications. Commission has also facilitated empowerment of Voters to report violations of Model Code of Conduct and abuse of money power by activating the cVigil App. The cVigil app will be activated in the State once the election dates are notified. Through this App, any citizen will be able to file complaints regarding MCC violations. The complaints thus received will be settled within the stipulated time frame. This app has been successfully operated in the recent legislative assembly elections held last year in other States. Samadhan, Suvidha, cVigil Apps have time-stamping facility to ensure transparency. SAMADHAN App helps to resolve complaints filed online and Parties or citizens need not depend on officials accepting/not accepting written complaints. The new SUVIDHA App is an integrated application – single window service on first come first serve basis to streamline candidate nomination, permissions, counting and results display. In addition Voter Helpline Mobile App, PwD App, Observers App will be used in forthcoming elections. For Voter Facilitation, Commission has instructed the State Election Officers to popularize the 1950 Help Line/NVSP portal for facilitating the Voters. The facilities of name search, name transfer, deletion, or modification can be done through "nvsp.in". Information can also be obtained by dialing the number 1950. The Voter Helpline Mobile app provides convenience to all Citizens of finding names in the electoral roll, submitting online forms, checking the status of the application, filing complaints and receiving the reply on their mobile app. All forms, results, candidate affidavit, press notes, Voter awareness and important instructions are available through the mobile app. By using the PwD App, Persons with Disabilities (PwDs) can request for new registration, change in address, change in particulars and mark themselves as PwD through the use of the mobile application. By simply entering their contact details, the Booth Level Officer is assigned to provide doorstep facility. PwDs can also request for a wheelchair during polling. For Expenditure Monitoring, the officers have been asked to identify expenditure sensitive constituencies. General, Expenditure and police observers will be deployed after the announcement of Election by the Commission in the state to monitor all the activities and advise the local administration in order to ensure that there is no illegal inducement of voters by distribution of liquor and freebies. The contact numbers of all of these observers will be made available to public. All DEOs will constitute the Election Expenditure Monitoring Teams as per ECI Instructions. Flying Squads and Static Surveillance Teams will be constituted to check distribution of cash, liquor, drugs and freebies in sensitive pockets and border areas. Transaction of money through banking channels will be monitored and fool-proof arrangements would be made to monitor suspicious banking transactions. The Media Certification and Monitoring Committees set up will look out for instances of Paid News also. Commission has directed that at least one all women managed polling station be set up wherever possible. The Commission has revamped the Electronically Transferred Postal Ballot System to facilitate Service Voters whereby their ballot is electronically transmitted one way saving time and on return the Service voters can send their vote by speed post After Special summary revision 2019 following status of electoral roll has emerged: Total No. of Electors: 78,50,671 Male Electors: 40,37,993 Female Electors: 37,39,951 Service Voters: 72,727 18-19 Age group: 1,82,182 EP Ratio: 0.58% Gender Ratio: 926 PER %: 98.61 EPIC%: 92.93 Total PwD Electors flaged on ERO Net: 29,305 Total marked Electors: 916 Net increase of electors: 3.16% over Draft Roll After SSR 2019 the total number of Polling Stations in the state is 11,316. The commission emphasized to ensure 100% AMF in all of them.The State Government has been directed to provide the AMF facilities for all the voters, specially to facilitate the PwD voters on all the polling station at the earliest. Commission has directed to organize a participative, inclusive and people-friendly Systematic Voters Education and Electoral Participation (SVEEP) campaign through all modes of communication for ensuring ethical and informed voting. Commission is aware of the increasing concern about emerging role of social media in spread of information. The Commission has issued orders for partial modification in earlier guidelines that the Media Certification & Monitoring Committees at District and State level will need to be reconstituted with the inclusion of an Intermediary expert (intermediary as defined in section 2(w) of IT Act, 2000)/social media expert. For the purpose of the certification of advertisements as per the Supreme Court order dated 13.04.2004, Returning Officer of the parliamentary constituency/District Election Officer, an ARO (not below SDM) and an Intermediary Expert/Social Media Expert shall be the members of the MCMC. The Commission considers media as its invaluable ally for election management and for implementation of election related laws, instructions and for monitoring the orders. The Commission has directed that regular press briefings must be held by the CEO and the DEOs and all crucial information be passed on to all the stakeholders through the media.
  20. Version

    4,070 downloads

    No. ECI/PN/22/2019 Dated: 28th February, 2019 PRESS NOTE Subject: Photo voter slips not to be valid as stand-alone identification document for voting. Electors Photo Identity Card (EPIC) or one of the eleven specified photo identity documents, essential for casting vote. The Election Commission of India has directed that all electors in all constituencies who have been issued Electors Photo Identity Card (EPIC) have to produce the Electors Photo Identity Card for their identification at the polling station before casting their votes. Those electors who are not able to produce the EPIC shall produce one of the following alternative photo identity documents for establishing their identity. The list of eleven documents is: Passport, Driving License, Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, Passbooks with photograph issued by Bank/Post Office, PAN Card, Smart Card issued by RGI under NPR, MNREGA Job Card, Health Insurance Smart Card issued under the scheme of Ministry of Labour, Pension document with photograph, Official identity cards issued to MPs/MLAs/MLCs, and Aadhaar Card. Overseas electors shall have to produce their original passport only for identification. To assist the Voters, the Commission has further directed its officers that in the case of EPIC, minor discrepancies in the entries should be ignored, provided the identity of the elector can be established by the EPIC. If an elector produces an EPIC which has been issued by the Electoral Registration Officer (ERO) of another Assembly Constituency, such card shall also be accepted for identification, provided the name of that elector finds place in the electoral roll pertaining to the polling station where the elector has turned up for voting. If it is not possible to establish the identity of the elector on account of mismatch of photograph, etc. the elector shall have to produce one of the above mentioned alternative photo documents. Previously, the Commission had allowed Photo Voter Slip (PVS) as a document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse since PVSs are printed after the finalization of the roll and distributed just close to the poll day through Booth Level Officers (BLO). The design of PVS does not incorporate any security feature. In fact, Photo Voter Slip was started as an alternative document, since the coverage of EPIC was not complete in earlier years. Currently, more than 99% electors possess EPIC, and more than 99% adults have been issued Aadhar Cards. Considering all the above listed facts, the Commission has now decided that PVS shall henceforth not be accepted as a stand-alone identification document for voting. However, PVS will continue to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that PVS shall not be accepted as a stand-alone identification document for voting, the words `THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING” shall be printed on the Photo Voter Slip in bold letters. All Returning Officers and Presiding Officers are being informed of these instructions. A copy of the instructions translated in the vernacular language will be supplied to each Presiding Officer. The Commission has directed to publicize the order immediately through Gazette notifications and through print/electronic media at regular intervals till poll day for public awareness.
  21. Version

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    No. ECI/PN/20/2019 Dated: 22nd February, 2019 Press Note Substantial increase in number of Service Voters The Unregistered eligible Service Personnel can still file their applications for registration in the last part of Electoral Roll The process of summary revision of last parts of electoral rolls with reference to 01.01.2019 as the qualifying date has concluded with the final publication of last parts today i.e. on 22.02.2019. A total of 16,62,993 service personnel have been enrolled as Service Electors in the Country in the final last part of electoral roll 2019. In 2014 the corresponding figure was 13,27,627. Thus the 2019 ER has recorded a substantial increase on the total number of service voters of 2014. This increase in number of service voters has been due to the Commission’s all out efforts to maximise the registration of service electors during summary revision 2019 and active cooperation of the services/departments concerned and greater participation of service personnel. As per the provisions of law and instructions of the Commission, all left out and un-registered eligible service personnel can still file their applications for registration in the last part of electoral roll during continuous updation till the last date of filing nominations of elections, and they can submit the Form 2, 2A or 3, as the case may be, through their Record officer/Commanding Officer/Authority concerned on the service voter portal i.e. servicevoter.nic.in. It is clarified that all the Forms received till 10 days before the last date of filing nominations shall be disposed of and the names of the applicants shall be included in last part of electoral rolls, if the Forms have been found complete in all respect by the ERO concerned. In order to ensure that maximum number of service personnel are enrolled in the last part and exercise their electoral right of franchise at elections, all the services/departments concerned have been requested to focus on bridging the gap in registration, if any, by motivating all unregistered eligible service personnel to get themselves enrolled in the electoral roll as service elector during continuous updation so that they are not deprived of voting at impending election for want of registration in the electoral roll.
  22. Communication

    Voter Helpline: 1950

    Version

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    No. ECI/PN/19/2019 Dated: 22nd February, 2019 PRESS NOTE Subject: Voter Helpline: 1950 In view of the impending General Elections, the Election Commission of India has strengthened its Voter Helpline to make it easy for the Voters to get authentic information pertaining to their voter registration. The range of services provided by the Helpline Number 1950 have been refurbished and made easily accessible. The enrolled electors in the Electoral Roll can check the details of their personal information, the Polling Station planned for them to visit on the Poll Day and to know the contact details of Booth Level Officers, Electoral Registration Officers and District Election Officers, by using the Voter Helpline Mobile App or through www.nvsp.in Portal or by calling 1950 Helpline Number. In the same line, services through SMS can also be availed by citizens by sending SMS without any cost to 1950. Formats in which such SMSs can be sent are: (i) ECI <EPIC Number> <0 (for reply in English) or <1 (for reply in the regional language). (ii) ECIPS <EPIC Number> This will fetch the address of the Polling Station, where the said EPIC Number bearer needs to go to cast the vote. (iii) ECICONTACT <EPIC Number> This will fetch the reply providing the sender with contact details of Booth Level Officers, Electoral Registration Officers and District Election Officers. Since mere possession of EPIC Card is not enough for the electors but their names should also be there in the electoral roll for enabling them to cast their vote on the poll day, it is necessary that the citizens/electors should check that their names figure in the electoral rolls. If they are not enrolled, they can submit Form 6 online through www.nvsp.in or submit the form through Mobile APP or hard copy to the respective ERO Offices. If there is any correction needed, they can submit Form 8 for necessary correction online through NVSP or through Mobile App or hard copy to respective ERO offices. Also if their addresses are changed within the part, they need to submit Form 8A on the same lines as above. It is also clarified that all these services can be obtained directly or by approaching the concerned officials appointed by the Election Commission of India. ECI has not authorized any intermediaries to provide these services.
  23. Version

    1,018 downloads

    ECI/PN/21/2019 Dated: 24nd February, 2019 PRESS NOTE Subject: Biennial/Bye Elections to the Andhra Pradesh and Telangana Legislative Council –reg. The term of office of following sitting members of the Andhra Pradesh & Telangana Legislative Council are due to expire as per the details given below: ANDHRA PRADESH Sl. No. Name of Constituency Name of the Member Date of retirement 1. East –West Godavari Graduates’ Kalidindi Ravi Kiran Varma 29.03.2019 2. Krishna-Guntur Graduates’ Boddu Nageswara Rao 3. Srikakulam-Vizianagaram-Visakhapatnam Teachers’ Gade Srinivasulu Naidu TELANGANA 1. Medak-Nizamabad-Adilabad-Karimnagar Graduates’ K. Swamy Goud 29.03.2019 2. Medak-Nizamabad-Adilabad-Karimnagar Teachers’ Paturi Sudhakar Reddy 3. Warangal-Khammam-Nalgonda Teachers’ Poola Ravinder 4. Hyderabad Local Authorities’ M.S. Prabhakar Rao 01.05.2019 2. Also, one vacancy in Andhra Pradesh Legislative Council has occurred on 3rd October, 2018 due to death of sitting member, Dr. M.V.V.S. Murthi from Visakhapatnam Local Authorities’ Constituency. The term of Dr. M.V.V.S. Murthi is up to and including 11.08.2021. 3. Amendment of Delimitation Order of Council Constituencies in Telangana is under process; however, the Commission has decided to conduct the aforesaid elections as per the existing delimitation. 4. Now, the Commission has decided to hold above mentioned Biennial Election to Andhra Pradesh and Telangana Legislative Councils and bye election to the Andhra Pradesh Legislative Council from Visakhapatnam Local Authorities’ Constituency, in accordance with the following schedule: EVENTS DATES & DAYS 1 Issue of Notifications 25th February, 2019 (Monday) 2 Last date of making nominations 5th March, 2019 (Tuesday) 3 Scrutiny of nominations 6th March, 2019 (Wednesday) 5 Last date for withdrawal of candidatures 8th March, 2019 (Friday) 6 Date of poll 22nd March, 2019 (Friday) 7 Hours of poll 8.00 a.m. to 4.00 p.m. 8 Counting of Votes 26th March, 2019 (Tuesday) 9 Date before which election shall be completed 28th March, 2019 (Thursday)
  24. Version

    838 downloads

    ECI/PN/18/2019 Dated: 18th February, 2019 PRESS NOTE Subject: Biennial Election to the Legislative Councils of Andhra Pradesh and Telangana by the members of Legislative Assembly (MLAs) – reg. The term of five members each of Andhra Pradesh Legislative Council and Telangana Legislative Council elected by the members of Legislative Assembly (MLAs) is expiring on 29th March, 2019, details are given as under: S.No. Name of the Member Date of Retirement ANDHRA PRADESH 1. Ponguru Narayana 29th March, 2019 2. Lakshmi Siva Kumari Anguri 3. Pamidi Samanthakamani 4. Ramakrishnudu Yanamala 5. Appa Rao Adireddy TELANGANA 6. Ponguleti Sudhakar Reddy 29th March, 2019 7. Mohd. Ali Shabbir 8. Thiruvaragarm Santosh Kumar 9. Mohmmed Saleem 10. Mohd. Mahmood Ali Now, the Commission has decided to hold Biennial Election to the Legislative Councils of Andhra Pradesh and Telangana by the members of respective Legislative Assemblies in accordance with the following schedule: S. No. Event Days and Date 1. Issue of Notification 21st February, 2019 (Thursday) 2. Last date of making nominations 28th February, 2019 (Thursday) 3. Scrutiny of nominations 1st March, 2019 (Friday) 4. Last date for withdrawal of candidatures 5th March, 2019 (Tuesday) 5. Date of poll 12th March, 2019 (Tuesday) 6. Hours of poll 9.00 a.m. to 4.00 p.m. 7. Counting of Votes 12th March, 2019 (Tuesday) at 5.00 p.m. 8. Date before which election shall be completed 15th March, 2019 (Friday)
  25. Version

    263 downloads

    No. ECI/PN/17/2019 Dated: 15th February, 2019 Press Note Subject : Shri Sushil Chandra takes over as new Election Commissioner Shri Sushil Chandra has assumed charge as the new Election Commissioner (EC) of India today on 15th of February 2019 and joins the Commission with Chief Election Commissioner Shri Sunil Arora and Election Commissioner Shri Ashok Lavasa. Sh. Sushil Chandra assuming charge as the new Election Commissioner of India Born on 15th May 1957 Shri Chandra is a 1980 batch Indian Revenue Service Officer. In the IRS service Shri Chandra has rendered his service in various States viz; Uttar Pradesh, Rajasthan, Delhi, Gujarat and Maharashtra. Acquiring his academic proficiency from Roorkee University and LL.B. from D.A.V. College, Dehradun, Shri Chandra has worked extensively in the areas of International Taxation and Investigation at various places. Shri Chandra brings rich experience from his position of Director of Investigation, Mumbai and Director General (Investigation), Gujarat. Besides this, he has undergone various training programmes at Singapore, IIM Bangalore & Wharton. Prior to joining ECI Shri Chandra held the office of Chairman in Central Board of Direct Taxes, Department of Revenue, Ministry of Finance, and Government of India and was also Member (Investigation), C.B.D.T.

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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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.

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