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  1. 104 downloads

    No.52/2021/SDR/Vol.I Dated: 26th March, 2021 Chaitra 5, 1943 (SAKA) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, the Election Commission hereby specifies that the electors above the age of 80 years and electors with physical disability (benchmark) as already marked/flagged in the data base of the electoral rolls of the State and, who request for voting by postal ballot paper and subject to the verification of his request by Returning Officer concerned, would be a class of persons to giv
  2. 226 downloads

    No.3/4/ID/2021/SDR/VOL.II Dated: 26th March, 2021 ORDER 1. Whereas, Section 61 of the Representation of the People Act, 1951 provides that with a view to preventing impersonation of electors, so as to make the right of genuine electors to vote under section 62 of that Act more effective, provisions may be made by rules under that Act for use of Electors Photo Identity Card for electors as the means of establishing their identity at the time of pol
  3. 83 downloads

    Dated: 25thMarch, 2021 4 Chaitra, Saka, 1942 DIRECTION No.576/3/EVM/2021/SDR-Vol.II:- Whereas, Section 61A of the Representation of the People Act, 1951, provides that the giving and recording of votes by Voting Machines in such manner as may be prescribed, may be adopted in such constituency or constituencies as the Election Commission of India may, having regard to the circumstances of each case, specify; and 2. Whereas, as per the proviso to Rule 49A of the Conduct of Elections Rules, 1961, a Printer with a drop box of such design, as may be approve
  4. 91 downloads

    No. 52/2021/SDR-Vol.I Dated: 25th March,2021 To, The Chief Electoral Officers of Kerala, Tamil Nadu Andhra Pradesh Karnataka Gujarat Jharkhand Madhya Pradesh Maharashtra Mizoram Nagaland Odisha Rajasthan Telangana Uttarakhand Sub: - Bye Elections to the House of the People of Kerala, Tamil Nadu, Andhra Pradesh& Karnataka and legislative Assemblies of Karnataka, Gujarat, Jharkhand, Madhya Pradesh, Maharashtra, Mizoram, Nagaland, Odisha, Rajasthan, Telangana & Uttarak
  5. 261 downloads

    No. 576/EXIT/2021/SDR/Vol-I Dated: 24thMarch, 2021 3 Chaitra, Saka, 1942 NOTIFICATION Whereas, the Election Commission has announced the schedule for the General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherryvide Press Note No ECI/PN/16/2021, dated 26th February, 2021. Whereas, the Election Commission has announced the schedule for the bye-elections from 6-Malappuram Parliamentary Constituency of Kerala and 39-Kanniyakumari Parliamentary Constituency of Tamil Naduvide Pr
  6. 162 downloads

    No.52/2021/SDR/Vol.I Dated: 17th March, 2021 26 Phalguna, 1942(Saka) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, on due consideration of the matter in consultation with the Government, the Election Commission hereby notifies that the persons employed in the following essential services: Loco Pilots, Assistant Loco Pilots, Motormen, Guards, Travelling Ticket Examiners, AC Coach Attendants, Railway Protection Force Personnel on Train, escortin
  7. 164 downloads

    No.52/2021/SDR/Vol.I Dated: 17th March, 2021 26 Phalguna, 1942 (Saka) NOTIFICATION In pursuance of the provisions of clause (c) of Section-60 of the Representation of the People Act, 1951, the Election Commission hereby specifies that the electors above the age of 80 years and electors with physical disability (benchmark) as already marked/flagged in the data base of the electoral rolls of the State and, who request for voting by postal ballot paper and subject to the verification of his request by Returning Officer concerned, would be a class of persons to give vote
  8. 279 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR/Vol.I dated 27th February, 2021 notifying the category of elect
  9. 389 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvanathapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/20211SDRlVol.I dated 27th February, 2021 notifying the category of
  10. 78 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR/Vol.I dated 27th February, 2021 notifying the category of el
  11. 120 downloads

    No. 52/20211SDRIVOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR l VoI.I dated 27th February, 2021 notifying the cate
  12. 220 downloads

    No. 52/2021/SDR/VOL.I Dated 27th February, 2021 To, The Chief Electoral Officers of 1. Assam, Dispur. 2. Kerala, Thiruvananthapuram, 3. Tamil Nadu, Chennai 4. West Bengal, Kolkata 5. Puducherry Subject: Commission's Notification under Section 60(c) of the RP Act, 1951 for the purpose of voting through postal ballot for Absentee voters in the category of persons employed in essential services-regarding. Sir, I am directed to forward herewith the Commission's Notification No. 52/2021/SDR/Vol.I dated 27th February, 2021 notifying the category of electors
  13. 366 downloads

    No. 52/2021/SDR-Vol.I Dated: 4th March 2021 To, The Chief Electoral Officers of Assam, Dispur. Kerala, Thiruvanathapuram, Tamil Nadu, Chennai West Bengal, Kolkata, and Puducherry Sub: - General Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry- Commission's Direction regarding transmission of postal ballot papers for service voters- electronically- regarding. Sir, I am directed to forward herewith a copy of the Direction dated 4th March, 2021 issued by the Election Commissio
  14. 202 downloads

    Dated: 6thMarch, 2021 Phalguna 15, Saka, 1942 DIRECTION No.576/3/EVM/2021/SDR-Vol.I:- Whereas, Section 61A of the Representation of the People Act, 1951, provides that the giving and recording of votes by Voting Machines in such manner as may be prescribed, may be adopted in such constituency or constituencies as the Election Commission of India may, having regard to the circumstances of each case, specify; and 2. Whereas, as per the proviso to Rule 49A of the Conduct of Elections Rules, 1961, a Printer with a drop box of such design, as may
  15. 231 downloads

    No.3/4/ID/2021/SDR/VOL.I Dated: 5th March, 2021 ORDER 1. Whereas, Section 61 of the Representation of the People Act, 1951 provides that with a view to preventing impersonation of electors, so as to make the right of genuine electors to vote under section 62 of that Act more effective, provisions may be made by rules under that Act for use of Electors Photo Identity Card for electors as the means of establishing their identity at the time of polling; and 2. Whereas, Rule 28 of the Registration of Electors Rules, 1960, empowers the Election Commission
  16. 207 downloads

    To, The Chief Electoral Officer of Assam, Kerala, Tamil Nadu, Puducherry,and West Bengal Subject: The Election Commission's Notifications under Section 60(c) of the RP Act, 1951 - issue of postal ballot to COVID-19 suspect or affected persons -regarding. Ref.: - Letter No. 52/2021/SDRIVoLI dated 2nd February, 2021. Sir, I am directed to forward herewith the Commission's Notification bearing No. 52/20211SDRlVol.I dated 26th February, 2021 on the subject cited. This may be published in the State Gazette immediately and copy of the same may be f
  17. 3,055 downloads

    No. 52/2021/SDR/VOL.I Dated: 2nd February, 2021 To, The Chief Electoral Officer of all States & Union Territories Subject: Guidelines for voting through postal ballot by Absentee Voters in the category of Senior citizens, PwDs and Covit-19 suspect or affected persons -regarding. Ref.:- (i) Letter No. 52/2020/SDR/Vol.I dated 17.09.2020 and (ii) Letter No. 52/2020/SDR/vol.I dated 03.10.2020 Sir/Madam, I am directed to refer t
  18. 248 downloads

    No. 3/4/2020/SDR/Vol.III Dated: 11th January, 2021 To The President/General Secretary/Chairperson/Convener, of all recognized National and State Political Parties. Sub: Order dated 13th February, 2020 of Hon’ble Supreme Court in Contempt Petition (C) No. 2192 of 2018 in WP(C) No. 536 of 2011 - Requirement of publishing details regarding candidates with pending criminal cases in Rajya Sabha and State Legislative Council elections- regarding. Sir/Madam, I am directed to draw your attention to
  19. 366 downloads

    Grievances on the Commission's proposal for extending the facility of postal ballot to the overseas electors-regarding.
  20. 456 downloads

    No. 4/2020/SDR/Vol-I Dated:- 21stOctober, 2020 To, The President/General Secretary of the recognized National/State Political Parties Subject:- Campaign during the period of pandemic COVID-19 – regarding. Sir/Madam, On 9th October, 2020, Election Commission vide its Advisory (copy enclosed) had sought the cooperation of all political parties to follow instructions related to pandemic COVID-19 at all stages, especially wherever public interface in physical form is involved. Observance
  21. 149 downloads

    Bye Elections to the House of the people of Bihar and Legislative Assemblies of Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Madhya Pradesh, Manipur, Nagaland, Odisha, Telangana and Uttar Pradesh,2020. - Identifications of electors of polling stations. The Election Commission hereby directs that for the Bye-Election, all electors who have been issued EPIC shall produce the EPIC 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 e
  22. 354 downloads

    General Election to the Legislative Assembly of Bihar- the Election Commission's Direction regarding electronic transmission of postal ballot papers to service voters-regarding.
  23. 798 downloads

    No.3/4/2020/SDR/Vol.II Dated: 21st October, 2020 To, The Chief Electoral Officers all States and Union Territories. Sub: Conduct of Elections (Amendment) Rules, 2020 – Amendment of Rule 90 of Conduct of Elections Rules, 1961 – Increase in maximum limit of election expenses – regarding. Sir/Madam, I am directed to send herewith a copy of the Ministry of Law and Justice, Legislative Department’s, Notification S.O. 3667(E) dated 19th October, 2020, amending Rule 90 of Conduct of Elections Rules, 1961 thereby increasing the upper limit of election

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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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