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Found 7 results

  1. 248 downloads

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll
  2. 364 downloads

    No. 491/MCMC/2019/Communication Dated: 15th October, 2019 To The Chief Electoral Officers of Haryana & Maharashtra. Subject: - Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Haryana & Maharashtra– regarding. Sir, I am directed to state that instances of advertisements of offending and misleading nature published in print media have been brought to the notice of the Commission in the past. Such advertisements in the last stage of the election vitiate the entire election process. The affected candidates and parties will not have any opportunity of providing clarification/rebuttal in such cases. 2. In order to ensure that such instances are not repeated, and no untoward incident takes place because of any inflammatory, misleading or hate advertisements, the Commission, in exercise of its powers under Article 324 of the Constitution, and all other powers enabling it in this behalf, hereby directs that no Political Party or Candidate or any other Organization or Person shall publish any Advertisement in the print media on poll day and one day prior to poll day i.e. 20th and 21st October, 2019, unless the contents of the Advertisement proposed to be published by the Political Parties, Candidates etc. are got Pre-certified by them from the MCMC Committee at the State/District level, as the case may be, in your State. 3. It is further directed that in order to facilitate the process of pre-certification of the newspaper advertisements and as instructed above, MCMC at State/district level be immediately alerted and activated in order to examine and pre-certify all such advertisements received from the political parties and candidates and others. It should also be ensured that the decision by MCMC is made expeditiously. 4. The above direction of the Commission may be brought to the notice of Presidents of all political parties, contesting candidates and Newspapers in the State and also given wide publicity to all Media of Mass Communication for general information and strict compliance. 5. These directions shall come into force immediately. 6. A copy of the instruction issued in this behalf may be endorsed to the Commission urgently.
  3. 497 downloads

    Letter to all Print and Electronic Media Sub: Media Coverage during the period referred to in Section 126 A of RP Act, 1951 – violations – regarding. Madam/Sir, Attention of all media is invited to the Commission’s letter no. 491/Media Policy/2017 – Communication dated 30th March, 2017 (enclosed) by which the Commission had issued an advisory to all the media (electronic and Print) to refrain from telecasting/publishing programmes which in any way whatsoever predict the results of the elections during the prohibited period under 126A to ensure free, fair and transparent election. 2. The Commission is of the view that prediction of results of elections in any form or manner by way of predictions etc. by Astrologers, Tarot Readers, Political Analysts or by any persons during the prohibited period is violation of the spirit of Section 126A which aims to prevent the electors of constituencies still going to polls from being influenced in their voting by such predictions about the prospects of the various political parties. 3. In view of the above, all the media (Electronic and Print) are hereby advised not to publish/publicize any such article/programme related to the dissemination of results, during the prohibited period i.e. between 7.00 AM on 11.04.2019 (Thursday) and up to 6.30 PM on 19.05.2019 (Sunday) in the current General Elections to the Lok Sabha and State legislative assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim, 2019 and the Assembly bye-elections being held in several states to ensure free and fair elections as stated above in the Commission’s communication.
  4. 213 downloads

    Pre-certification of Political Advertisements in Print Media on the day of poll & one day prior to poll in Chhattisgarh– regarding.
  5. 7 downloads

    Pre-certification of Political Advertisements in Print Media on the day of poll and one day prior to poll in 3rd phase of poll Uttar Pradesh- Regarding (Bilingual)
  6. 8 downloads

    Pre-certification of Political Advertisements in Print Media on the day of poll and one day prior to poll - regarding
  7. 15 downloads

    Pre-certification of Political Advertisement in Print Media on the day of poll and one day prior to poll – regarding. (Bilingual)

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.

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