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Found 6 results

  1. 616 downloads

    1. Prabal Bharat Party 2. Janshakti Janta Dal 3. All India Democracy Protection Party
  2. 386 downloads

    1. Vijaya Janatha Party 2. Open People’s Party 3. Rashtriya Swatantra Party 4. Desiya Makkal Periyakkam 5. Kunbi Bahujan Swarajya Party 6. Hindvi Swarajya Dal 7. Jai Sewalal Bahujan Vikas Party 8. Krantikari Morcha
  3. 427 downloads

    Name of parties Pragatisheel Rashtriya Jan Shakti Party All India Kisan Janatha Party Veerath Thiyagi Viswanathadoss Thozhilalargal Katchi Bhartiya Swatantra Panch Party Praja Sena Party Yuva Taram Party Chennai Youth Party Dravida Murpokku Makkal Katchi Udarwadi Samrasta Party
  4. 924 downloads

    No. ECI/PN/29/2019 Dated: 15th March , 2019 PRESS NOTE Subject : Registration of political parties under Section 29A of the Representation of the People Act, 1951 – Public Notice Period – regarding. Registration of Political parties is governed by the provisions of Section 29A of the Representation of the People Act, 1951. A party seeking registration under the said Section with the Commission has to submit an application to the Commission within a period of 30 days following the date of its formation as per guidelines prescribed by the Election Commission of India in exercise of the powers conferred by Article 324 of the Commission of India and Section 29A of the Representation of the People Act, 1951. As per existing guidelines, the applicant association is inter-alia asked to publish proposed Name of the party in two national daily news papers and two local daily newspapers, on two days in same news papers, for inviting objections, if any, with regard to the proposed registration of the party before the Commission within a 30 days from such publication. 3. The commission has announced the elections for the Lok Sabha and Assemblies to Andhra Pradesh, Orissa, Arunachal Pradesh on 10th March, 2019. Therefore, in view of the current elections, the Commission has given one time relaxation and has reduced the notice period from 30 days to 7 days for the parties who have published their public notice by 10th March, 2019 i.e. date of announcement of election. 4. Now, therefore, if any body has any objection with regard to the registration of any political party who have published their public notice by 10th march, 2019 may file their objection against that party by 17th March, 2019.
  5. 860 downloads

    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.
  6. Q.1. Is it necessary for an association to get registered by the Election Commission? Ans. No It is not necessary for every association to get registered by the Election Commission. Only an association or body of individual citizens of India calling itself a political party and intending to avail itself of the provisions of Part-IV-A of the Representation of the People Act, 1951, (relating to registration of political parties) is required to get itself registered with the Election Commission of India. Q.2. What are the benefits of registration with the Election Commission of India? Ans. The candidates set up by a political party registered with the Election Commission of India will get preference in the matter of allotment of free symbols vis-à-vis purely independent candidates. Further, registered political parties, in course of time, can get recognition as `State Party’ or National Party’ subject to the fulfillment of the conditions prescribed by the Commission in the Election Symbols (Reservation and Allotment) Order, 1968, as amended from time to time. If a party is recognised as a State Party’, it is entitled for exclusive allotment of its reserved symbol to the candidates set up by it in the State of States in which it is so recognised, and if a party is recognised as a `National Party’ it is entitled for exclusive allotment of its reserved symbol to the candidates set up by it throughout India. Recognised `State’ and `National’ parties need only one proposer for filing the nomination and are also entitled for two sets of electoral rolls free of cost and broadcast/telecast facilities over Akashvani/Doordarshan during general elections. Q.3. What is the procedure for registration? Ans. An application for registration is to be submitted to the Secretary, Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001 in the proforma prescribed by the Commission. The Performa is available on request by post or across the counter from the office of the Commission. The proforma and necessary guidelines are also available on the Commission's website under the main heading Judicial References, sub-heading Political Party and sub-sub-heading Registration of Political Parties(Click Here). The same can be downloaded from there also. The application should be neatly typed on the party’s letter head, if any, and it should be sent by registered post or presented personally to the Secretary to the Election Commission within thirty days following the date of formation of the party. 2. The application must be accompanied by the following documents/information:- (i) A demand draft for Rs. 10,000/- (Rupees Ten Thousand Only) on account of processing fee drawn in favour of Under Secretary, Election Commission of India, New Delhi. The processing fee is non-refundable. (ii) A neatly typed/printed copy of the memorandum/rules and regulations/Constitution of the Party containing a specific provision as required under sub-section (5) of Section 29A of the Representation of the People Act, 1951 in the exact terms, which reads "---------------(name of the party) shall bear true faith and allegiance to the constitution of India as by law established, and to the principles of socialism, secularism and democracy and would uphold the sovereignty, unity and integrity of India". The above mandatory provision must be included in the text of party constitution/rules and regulations/memorandum itself as one of the Articles/clauses. (iii) The copy of the party Constitution should be duly authenticated on each page by the General Secretary/President/Chairman of the Party and the seal of the signatory should be affixed thereon. (iv) There should be a specific provision in the Constitution/rules and regulations/memorandum of the party regarding organizational elections at different levels and the periodicity of such elections and terms of office of the office-bearers of the party. (v) The procedure to be adopted in the case of merger/dissolution should be specifically provided in the Constitution/rules and regulations/memorandum. (vi) Certified extracts from the latest electoral rolls in respect of at least 100 members of the party (including all office-bearers/members of main decision-making organs like Executive Committee/Executive Council) to show that they are registered electors. (vii) An affidavit duty signed by the President/General Secretary of the party and sworn before a First Class Magistrate/Oath Commissioner)/ Notary Public to the effect that no member of the party is a member of any other political party registered with the Commission. (viii) Individual affidavits from at least 100 members of the party to the effect that the said member is a registered elector and that he is not a member of any other political party registered with the Commission duly sworn before a First Class Magistrate/Oath Commissioner)/Notary Public. These affidavits shall be in addition to the furnishing of certified extracts of electoral rolls in respect of the 100 members of the applicant party mentioned at (vi) above. (ix)Particulars of Bank accounts and Permanent Account Number, if any, in the name of the party. (x)Duly completed CHECK LIST alongwith requisite documents prescribed therein. 3. The application along with all the required documents mentioned above should reach the Secretary to the Commission within 30 days following the date of formation of the party. 4. Any application made after the said period will be time-barred. Q.4. What are the criteria for recognition of a party? Ans. A political party shall be treated as a recognised political party in a State, if and only if either the conditions specified in Clause (A) are, or the condition specified in Clause (B) is, fulfilled by that party and not otherwise, that is to say- (A) that such party – has been engaged in political activity for a continuous period of five years; and has, at the last general election in that State to the House of the People, or, as the case may be, to the Legislative Assembly of the State, returned- either ( i ) at least one member to the House of the People for every twenty-five members of that House or any fraction of that number from that State; or (ii) at least one member to the Legislative Assembly of that State for every thirty members of that Assembly or any fraction of that number; (B) that the total number of valid votes polled by all the contesting candidates set up by such party at the last general election in the State to the House of the People, or as the case may be, to the Legislative Assembly of the State, is not less than six per cent of the total number of valid votes polled by all the contesting candidates at such general election in the State. 2. The conditions in Clause (A) or Clause (B) above shall not be deemed to have been fulfilled by a political party, if a member of the House of the People or the Legislative Assembly of the State becomes a member of that political party after his election to that House or, as the case may be, that Assembly. 3. 'State’ includes the National Capital Territory of Delhi and the Union Territory of Pondicherry. 4. If a political party is treated as a recognised political party in four or more States, it shall be known as a `National Party’ throughout the whole of India, but only so long as that political party continues to fulfill thereafter the conditions for recognition in four or more States on the results of any subsequent general election either to the House of the People or to the Legislative Assembly of any State. 5. If a political party is treated as a recognised political party in less than four States, it should be known as a `State Party’ in the State or States in which it is so recognised, but only so long as that political party continues to fulfill thereafter the conditions for recognition on the results of any subsequent general election to the House of the People or, as the case may be, to the Legislative Assembly of the State, in the said State or States.

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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