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  1. 51 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.
  2. 6,513 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.

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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