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

Use the Advance Search of Election Commission of India website

Showing results for tags 'rp act 1951'.



More search options

  • Search By Tags

    Type tags separated by commas.
  • Search By Author

Content Type


Categories

  • Current Issues
  • Important Instructions
  • Tender
  • Press Releases
    • Press Releases 2019
    • Press Releases 2018
    • Press Releases 2017
    • Press Releases 2016
    • Press Releases 2015
    • Press Releases 2014
    • Press Releases 2013
    • Press Releases 2012
    • Press Releases 2011
    • Press Releases 2010
    • Press Releases 2009
    • Press Releases 2008
    • Press Releases 2007
    • Press Releases 2006
    • Press Releases 2005
    • Press Releases 2004
    • Press Releases 2003
    • Press Releases 2002
    • Press Releases 2001
    • Press Releases 2000
    • Press Releases 1999
    • Press Releases 1998
  • Handbooks, Manuals, Model Check List
    • Handbooks
    • Manuals
    • Model Check List
    • Landmark Judgments
    • Archives
  • Compendium of Instructions
    • Compendium of Instructions (Archive)
  • Judicial Reference
    • Disqualification on the ground of -
    • List of disqualified Persons
    • Orders & Notices - Model Code of Conduct
    • Orders & Notices - Miscellaneous
  • EVM
    • EVM - Audio files
  • Candidate
    • Candidate Affidavits
    • Candidate Election Expenditure
    • Candidate Nomination and other Forms
  • Political Parties
    • Political Parties Registration
    • List of Political Parties
    • Election Symbol
    • Constitution of Political Parties
    • Organizational Election
    • Recognition/De-recognition of Parties
    • Dispute, Merger etc
    • Misc, Orders, Notices, etc
    • Transparency Guidelines
    • Current Instructions
    • Contribution Reports
    • Electoral Trust
    • Expenditure Reports
    • Annual Audit Report
    • Seizure Reports
  • General Elections
  • Assembly Elections
  • Bye Elections
  • Bye-Election Results
  • Presidential Election
  • Statistical Report
  • Library & Publication
  • My Vote Matters
  • Cyber Security Newsletter
  • Training Materials
  • Electoral Roll
  • Delimitation
  • Delimitation Website
  • International Cooperation
  • Best Sharing Portal
  • Election Manifestos
  • Rajbhasha
  • Communication
  • Cyber Security Awareness
  • Proposed Election Reforms
  • Observer Instructions
  • Overseas Electors
  • Affidavit Verification Reports
  • Other Resources
  • Archive

Categories

  • Elections
    • Election to the Council of States
    • Presidential Election
    • FAQs for ROs/DEOs
    • Election Machinery
    • Parliament
    • Delimitation of Constituencies
    • Contesting for Elections
    • Counting & Declaration of Result
  • Voter / Electors
    • Resident Electors
    • Overseas Electors
    • Service Voter
  • EVM
    • General Q/A
    • Security Features
  • Registration of Political Parties
  • Model Code of Conduct

Categories

  • EVM Awareness Films
  • EVM Training Films

Categories

  • Voter Helpline App
  • cVIGIL
  • Candidate Suvidha App
  • PwD App
  • Voter Turnout app
  • Booth App

Categories

  • Web Applications
  • Mobile Applications

Find results in...

Find results that contain...


Date Created

  • Start

    End


Last Updated

  • Start

    End


Filter by number of...

Found 4 results

  1. 373 downloads

    No. 491/Media Policy/2019-Communication Dated: 27th November, 2019 To, All Print and Electronic Media Sub: Media Coverage during the period referred to in Section 126A of R.P. 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 between 7.00 AM on 30.11.2019 (Saturday) and 5.30 PM on 20.12.2019(Friday) in the current General Election to the State Legislative Assembly of Jharkhand, 2019.
  2. 210 downloads

    No. 52/2020/ VOL.I Dated: 10th January, 2020 To, The Chief Electoral Officer NCT of Delhi Delhi. Subject: Commission’s Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot – regarding. Sir, In continuation of the Commission's letter No. 52/2019/SDR/ETPBS-Vol.II dated 8th January, 2020, I am directed to forward herewith the Commission's Notification No. 52/2020/SDR dated 10th January, 2020 notifying the categories of electors mentioned therein for the purposes of facility of voting through postal ballot as absentee voters on essential service. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission.
  3. 151 downloads

    Voting through postal ballot by Absentee Voters on Essential Service (AVES) By the Conduct of Elections (Amendment) Rules, 2019, ‘Absentee Voters’ have been given the facility of voting through postal ballot paper. Provisions made by the amendments (1) `Absentee Voter’ has been defined in clause (a) of Rule-27A of CE Rules, 1961 as a person belonging to the class of persons notified by the Commission in terms of clause (c) of Section-60 of RP Act, 51 comprising persons employed in essential services who, on account of the compulsion of their duties, are not able to be present in their polling station on the day of poll. This category would also include senior citizens of 80 plus age and those belonging to the category of physically disabled (PWD). (2) The Commission has notified the officials of (i) Delhi Metro Rail Corporation, (ii) Northern Railway (Passenger and Freight) Services and (iii) Media persons to whom authority letters have been issued with the approval of the Commission as absentee voters on the category of essential service for the purpose of the facility of postal ballot voting. Accordingly, the officials of these categories who are enrolled in the electoral roll in Delhi and who would be certified to be on duty on the day of poll (08-2-2020), and on account of theirsuch official duties,will not be able to be present in the polling station for voting on that day, will be eligible for voting through postal ballot as absentee voters in the essential service category. (3) Absentee Voter wishing to vote by postal ballot has to make application to the Returning Officer in Form-12D giving all requisite particulars. In the case of those Absentee Voters belonging to the category of essential services, their application is required to be verified by the Nodal officer appointed by the organisation concerned. Such application seeking postal ballot facility should reach the RO within five days following the date of notification of the election concerned.
  4. 237 downloads

    No. 52/2019/SDR/ETPBS-VOL.II Dated: 8th January, 2020 To, The Chief Electoral Officer NCT of Delhi Delhi. Subject: Commission’s Notification under Section 60(c) of the RP Act, 1951- issue of postal ballot electors above the age of 80 years and electors with Physical disability -regarding. Sir, I am directed to forward herewith the Commission’s Notification No. 52/2020/SDR dated 8th January, 2020 on the subject cited. This may be published in the State Gazette immediately and a copy of the same may also be forwarded to the Commission. A copy of the procedure to be adopted for voting through postal ballot by Absentee voters in the category of senior citizens (AVSC) and PwDs (AVPD) is also enclosed herewith. Kindly acknowledge. Yours faithfully, (N.T.Bhutia) Secretary

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. 

Latest Publication

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

×
×
  • Create New...