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  1. 337 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 polling; and 2. Whereas, Rule 28 of the Registration of Electors Rules, 1960, empowers the Election Commission to direct, with a view to preventing impersonation of electors and facilitating their identification at the time of poll, the issue of Electors Photo Identity Card to electors bearing their photographs at State cost; and 3. Whereas, Rules 49H (3) and 49K (2) (b) of the Conduct of Elections Rules, 1961, stipulate that where the electors of a constituency have been supplied with Electors Photo Identity Card under the said provisions of Rule 28 of the Registration of Electors Rules, 1960, the electors shall produce their Electors Photo Identity Card at the polling station and failure or refusal on their part to produce those Electors Photo Identity Card may result in the denial of permission to vote; and 4. Whereas, a combined and harmonious reading of the aforesaid provisions of the said Act and the Rules, makes it clear that although the right to vote arises by the existence of the name in the electoral roll, it is also dependent upon the use of the Electors Photo Identity Card, where provided by the Election Commission at State cost, as the means of establishing their identity at the time of polling and that both are to be used together; and 5. Whereas, the Election Commission made an Order on the 28th August, 1993, directing the issue of Electors Photo Identity Card (EPIC) to all electors, according to a time bound programme; and 6. Whereas, Electors Photo Identity Card have been issued to approximate 100% electors in the State of Kerala,Tamil Nadu, Andhra Pradesh, Karnataka, Gujarat, Jharkhand, Madhya Pradesh, Maharashtra, Mizoram, Nagaland, Odisha, Rajasthan, Telangana & Uttarakhand and 7. Now, therefore, after taking into account all relevant factors and the legal and factual position, the Election Commission hereby directs that for the current bye-elections from 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu 23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan & 59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh, 252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST) Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha, 179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhand notified on 12-03-2021& 23-03-2021, 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 establishing their identity: - (i) Aadhaar Card, (ii) MNREGA Job Card, (iii)Passbooks with photograph issued by Bank/Post Office, (iv) Health Insurance Smart Card issued under the scheme of Ministry of Labour, (v) Driving License, (vi) Pan Card, (vii) Smart Card issued by RGI under NPR, (viii) Indian Passport, (ix) Pension document with photograph, (x)Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and (xi) Official identity cards issued to MPs/MLAs/MLCs. 8. In the case of EPIC, clerical errors, spelling mistakes, etc. 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 of another Assembly Constituency, such EPIC 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 alternative photo documents mentioned in Para 7 above. 9. Notwithstanding anything in Para 7 above, overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station.
  2. 479 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 Press Note No. ECI/PN/17/2021 dated 26th February, 2021; and Whereas, the Election Commission has announced the schedule for the bye-elections from23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan & 59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh,252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST)Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha, 179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhandvide Press Note No. ECI/PN/28/2021 dated 16th March, 2021. And whereas, Section 126A of The Representation of the People Act, 1951(in short R.P. Act, 1951) specifies that“(1)No person shall conduct any exit poll and publish or publicise by means of the print or electronic media or disseminate in any other manner, whatsoever, the result of any exit poll during such period, as may be notified by the Election Commission in this regard. (2) For the purposes of sub-section (1), the Election Commission shall, by a general order, notify the date and time having due regard to the following, namely:— (a) in case of a general election, the period may commence from the beginning of the hours fixed for poll on the first day of poll and continue till half an hour after closing of the poll in all the States and Union territories; Provided that in case of a number of bye-elections held together on different days, the period may commence from the beginning of the hours fixed for poll on the first day of poll and continue till half an hour after closing of the last poll. (3) Any person who contravenes the provisions of this section shall be punishable with imprisonment for a term which may extend to two years or with fine or with both.” Now, therefore, in exercise of the powers under sub-Section (1) of Section 126A of the R.P. Act, 1951, the Election Commission, having regard to the provisions of sub-Section (2) of the said Section, hereby notifies the period between 7:00A.M on 27thMarch, 2021 (Saturday) and 7.30 PM on 29th April, 2021 (Thursday),as the period during which conducting any exit poll and publishing or publicizing by means of the print or electronic media or dissemination in any other manner whatsoever, the result of any exit poll in connection with the aforesaid General Elections/ Bye-elections, shall be prohibited. It is further clarified that under Section 126(1)(b) of the R.P. Act, 1951, displaying any election matter including results of any opinion poll or any other poll survey, in any electronic media, would be prohibited during the period of 48 hours ending with the hours fixed for conclusion of poll in the respective polling areas in connection with General elections and Bye elections.
  3. 145 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 & Uttarakhand- 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 25th March, 2021 issued by the Election Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the procedure of transmitting postal ballot papers electronically to service voters during the current bye-elections from 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan &59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh, 252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST) Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha, 179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhand. 2. A copy of the Direction may be sent to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers /District Election Officers, in this regard. 3. Kindly acknowledge receipt of this letter.
  4. 222 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, escorting duties of the Railway Department. Media persons authorized by ECI for poll day; Aviation; and Shipping who on account of being on duty on the day of poll in the current Bye-Election to House of the People of Tamil Nadu notified on 12-03-2021, will not be able to be present in their respective polling station, as a class of persons to give vote by postal ballot in the said bye election as per the provisions of Part-IIIA of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification, SO No. 3786(E), dated 22nd October, 2019, and directions and guidelines issued by the Election Commission, in this behalf.
  5. 254 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 by postal ballot in the current bye-elections to the House of the People in the State notified/to be notified under Section 30 of Representation of the People, 1951, as per the provisions in Part-III A of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification SO No. 3786(E), dated 22nd October, 2019, and the directions and guidelines issued by the Election Commission.
  6. 142 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 give vote by postal ballot in the current bye-elections to the House of the People and Legislative Assembly in the State notified under Section 30 of Representation of the People Act, 1951, as per the provisions in Part-III A of the Conduct of Elections Rules, 1961, as amended vide Ministry of Law & Justice, Govt. of India, Notification SO No. 3786(E), dated 22nd October, 2019, and the directions and guidelines issued by the Election Commission.
  7. 112 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 approved by the Election Commission of India, may also be attached to voting machine for printing a paper trail of the vote, in such constituency or constituencies or parts thereof as the Election Commission of India may direct; and 3. Whereas, the Election Commission has considered the circumstances in 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu 23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan &59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh, 252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST) Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha,179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhand,.announced vide the Election Commission’s Press Note No. ECI/PN/17/2021 dated 26thFebruary, 2021 and No. ECI/PN/28/2021 dated 16th March, 2021and is satisfied that sufficient number of Electronic Voting Machines (EVMs) and Printers for printing Paper Trail [Voter Verifiable Paper Audit Trail(VVPAT)] are available for taking the poll in above mentioned Parliamentary and Assembly Constituencies, the polling personnel are well trained in efficient handling of EVMs and ‘VVPAT Printers’ and the electors are also fully conversant with the operation of the EVMs and the VVPAT Printers; 4. Now, therefore, the Election Commission of India, in exercise of its powers under the said Section 61A of the Representation of the People Act, 1951, and Rule 49A of the Conduct of Elections Rules, 1961, hereby specifies 6-Malappuram Parliamentary Constituency of Kerala, 39-Kanniyakumari Parliamentary Constituency of Tamil Nadu 23-Tirupati(SC) Parliamentary Constituency of Andhra Pradesh & 2-Belgaum Parliamentary Constituency of Karnataka, 125-Morva Hadaf(ST) Assembly Constituency of Gujarat, 13-Madhupur Assembly Constituency of Jharkhand, 47-Basavakalyan &59-Maski(ST) Assembly Constituencies of Karnataka, 55-Damoh Assembly Constituency of Madhya Pradesh, 252-Pandharpur Assembly Constituency of Maharashtra, 26-Serchhip(ST) Assembly Constituency of Mizoram, 51-Noksen(ST) Assembly Constituency of Nagaland, 110-Pipili Assembly Constituency of Odisha, 179-Sahara, 24-Sujangarh(SC) & 175-Rajsamand Assembly Constituencies of Rajasthan, 87-Nagarjuna Sagar Assembly Constituency of Telangana and 49-Salt Assembly Constituency of Uttarakhand,.notifiedon 12-03-2021& 23-03-2021, as theconstituencies in which the votes,shall be given and recorded by means of EVMsand VVPAT printers in the manner prescribed, under the Conduct of Elections Rules, 1961, and the supplementary instructions issued by the Election Commission from time to time on the subject. 5. The Election Commission also hereby approves the design of EVMs and VVPAT Printers as developed by the Bharat Electronics Ltd., Bangalore and Electronics Corporation of India Ltd., Hyderabad, which shall be attached to the said machines, to be used for the giving and recording of votes in all the Constituencies.
  8. 268 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 forwarded to the Commission for its information and record. 2. A performa of certificate to be issued by Competent Health Authority to COVID-19 suspect/affected persons has to be submitted with Form 12D is also enclosed herewith. 3. The Commission's above instruction shall be brought to notice of all concerned, for their compliance.
  9. 279 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 be approved by the Election Commission of India, may also be attached to voting machine for printing a paper trail of the vote, in such constituency or constituencies or parts thereof as the Election Commission of India may direct; and 3. Whereas, the Election Commission has considered the circumstances in all the Constituencies for theGeneral Elections to the Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry announced vide the Election Commission’s Press Note No. ECI/PN/16/2021 dated 26thFebruary, 2021,and is satisfied that sufficient number of Electronic Voting Machines (EVMs) and Printers for printing Paper Trail [Voter Verifiable Paper Audit Trail(VVPAT)] are available for taking the poll in all the Assembly Constituencies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry, the polling personnel are well trained in efficient handling of EVMs and ‘VVPAT Printers’ and the electors are also fully conversant with the operation of the EVMs and the VVPAT Printers; 4. Now, therefore, the Election Commission of India, in exercise of its powers under the said Section 61A of the Representation of the People Act, 1951, and Rule 49A of the Conduct of Elections Rules, 1961, hereby specifies (i)all the Assembly Constituencies of Assam notified/to be notified on 02-03-2021, 05-03-2021 & 12-03-2021, (2) all the Assembly Constituencies of Kerala, Tamil Nadu & Puducherry to be notified on 12-03-2021 and (3) all the Assembly Constituency of West Bengal notified/to be notified on 02-03-2021, 05-03-2021, 12-03-2021, 16-03-2021, 23-03-2021, 26-03-2021 & 31-03-2021 as the constituencies in which the votes, shall be given and recorded by means of EVMs and VVPAT printers in the manner prescribed, under the Conduct of Elections Rules, 1961, and the supplementary instructions issued by the Election Commission from time to time on the subject. 5. The Election Commission also hereby approves the design of EVMs and VVPAT Printers as developed by the Bharat Electronics Ltd., Bangalore and Electronics Corporation of India Ltd., Hyderabad, which shall be attached to the said machines, to be used for the giving and recording of votes in all the Constituencies.
  10. 397 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 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. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 120 appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  11. 504 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 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. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 12D appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  12. 174 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 category 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. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 12D appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  13. 305 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 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. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 12D appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  14. 135 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 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. 2. The departments of the notified category of electors may be informed accordingly, and may be asked to nominate "Nodal Officer" for this purpose of the postal ballot facility. The Nodal Officer may be briefed about the facility and responsibilities and duties to be carried out by him/her. Copies of Form 120 appended to the Conduct of Elections Rules, 1961 may be made available to the Nodal Officer. Nodal Officer should inform the electors concerned about the facility. 3. A copy of the guidelines to be followed for voting through postal ballot by Absentee voters in the category of persons employed in essential services is also enclosed herewith.
  15. 393 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 Commission in terms of second proviso to sub-rule (1) of Rule 23 of the Conduct of Elections Rules, 1961, laying down the procedure of transmitting postal ballot papers electronically to service voters during the current General Elections to the State Legislative Assemblies of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry. 2. A copy of the Direction may be sent to the Returning Officers for electronic transmission of postal ballot papers to the service voters. This may also be communicated to District Election Officers and the other election authorities. The contesting candidates should also be briefed by Returning Officers /District Election Officers, in this regard. 3. Kindly acknowledge receipt of this letter.
  16. 292 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 to direct, with a view to preventing impersonation of electors and facilitating their identification at the time of poll, the issue of Electors Photo Identity Card to electors bearing their photographs at State cost; and 3. Whereas, Rules 49H (3) and 49K (2) (b) of the Conduct of Elections Rules, 1961, stipulate that where the electors of a constituency have been supplied with Electors Photo Identity Card under the said provisions of Rule 28 of the Registration of Electors Rules, 1960, the electors shall produce their Electors Photo Identity Card at the polling station and failure or refusal on their part to produce those Electors Photo Identity Card may result in the denial of permission to vote; and 4. Whereas, a combined and harmonious reading of the aforesaid provisions of the said Act and the Rules, makes it clear that although the right to vote arises by the existence of the name in the electoral roll, it is also dependent upon the use of the Electors Photo Identity Card, where provided by the Election Commission at State cost, as the means of establishing their identity at the time of polling and that both are to be used together; and 5. Whereas, the Election Commission made an Order on the 28th August, 1993, directing the issue of Electors Photo Identity Card (EPIC) to all electors, according to a time bound programme; and 6. Whereas, Electors Photo Identity Card have been issued to approximate 100% electors in the State of Assam, Kerala, Tamil Nadu, West Bengal & Puducherry and 7. Now, therefore, after taking into account all relevant factors and the legal and factual position, the Election Commission hereby directs that for the General Election to the State Legislative Assemblies ofAssam notified/to be notified on 02-03-2021, 05-03-2021 & 12-03-2021, of Kerala, Tamil Nadu & Puducherry to be notified on 12-03-2021 and of West Bengal notified/to be notified on 02-03-2021, 05-03-2021, 12-03-2021, 16-03-2021, 23-03-2021, 26-03-2021 & 31-03-2021, 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 establishing their identity: - (i) Aadhaar Card, (ii) MNREGA Job Card, (iii)Passbooks with photograph issued by Bank/Post Office, (iv) Health Insurance Smart Card issued under the scheme of Ministry of Labour, (v) Driving License, (vi) Pan Card, (vii) Smart Card issued by RGI under NPR, (viii) Indian Passport, (ix) Pension document with photograph, (x) Service Identity Cards with photograph issued to employees by Central/State Govt./PSUs/Public Limited Companies, and (xi) Official identity cards issued to MPs/MLAs/MLCs. 8. In the case of EPIC, clerical errors, spelling mistakes, etc. 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 of another Assembly Constituency, such EPIC 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 alternative photo documents mentioned in Para 7 above. 9. Notwithstanding anything in Para 7 above, overseas electors who are registered in the electoral roll under Section 20A of the Representation of the People Act, 1950, based on the particulars in their Indian Passport, shall be identified on the basis of their original passport only (and no other identity document) in the polling station.
  17. 3,658 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 to the Commission’s letters mentioned above and to forward herewith the revised guidelines for voting through postal ballot by absentee voters in the category of senior citizens (above 80 years of age), persons with disability flagged in the electoral roll and Covid-19 suspect or affected persons, for compliance in all future elections. 2. This may be brought to the notice of all District Election Officers, Returning Officers and other election authorities concerned and also to the State Units of recognized political parties and all registered unrecognized political parties based in your State/Union territory, for their information. Kindly acknowledge.
  18. 394 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.
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    Grievances on the Commission's proposal for extending the facility of postal ballot to the overseas electors-regarding.
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    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 the Commission’s letter no. 3/4/2020/SDR/VOL-III, dated 16th September, 2020, issued in pursuance of the Order dated 13th February, 2020 of Hon’ble Supreme Court in Contempt Petition (C) No. 2192 in WP(C) No. 536 of 2011. As per the Commission’s above directions the details of criminal cases are to be published on the following three occasions during the campaign period so that electors have sufficient time to know about the background of such candidates: (i) Within first 4 days of withdrawal (ii) Between next 5th -8th days. (iii) From 9th day till the last day of campaign (the second day prior to date of poll). 2. In this connection, clause (d) of Section 39 of the Representation of the people Act 1951 relating to elections to Council of States and State Legislative Councils, is read as under:- (1) As soon as the notification calling upon the elected members or the members of the legislative assembly of a State or the members of the electoral college of a Union territory to elect a member or members is issued, the Election Commission shall, by notification in the Official Gazette, appoint- (d) the date or dates on which a poll shall, if necessary, be taken, which or the first of which shall be a date not earlier than the seventh day after the last date for the withdrawal of candidatures; and 3. In view of the aforesaid provision, date of poll, in case of Rajya Sabha and State Legislative Council elections by Members of Legislative Assembly (MLAs), if required, shall be a date not earlier than the seventh day after the date of withdrawal of candidature. Accordingly, timeline for publishing the details of criminal cases on the three occasions, in case of the aforesaid two elections i.e. Rajya Sabha and State Legislative Council elections by Members of Legislative Assembly (MLAs), shall be as under: (i) Within first 2 days of withdrawal (ii) Between next 3rd -4th days; and (iii) Form 5th day to 6th day i.e. prior to date of poll. 4. Kindly acknowledge receipt.
  21. 1,374 downloads

    GUIDELINES OF ELECTION COMMISSION OF INDIA ON PUBLICITY OF CRIMINAL ANTECEDENTS BY POLITICAL PARTIES & CANDIDTES In Compliance with Hon’ble Supreme Court’s Decisions in WP (C) No. 784 of 2015 (Lok Prahari Vs. Union of India & Others) and in WP (C) No. 536 of 2011 (Public Interest Foundation & Ors. Vs. UoI & Anr.) and in contempt petition(C) no. 2192 of 2018 in WP(C) no. 536 of 2011 August, 2020
  22. 867 downloads

    Biennial Elections to the Karnataka Legislative Council from 02 Graduates' and 02 Teachers' Constituencies, poll for which is scheduled to be taken on 28th October, 2020 - Election Commission's Order regarding Identification of electors.
  23. 152 downloads

    Biennial Elections to the Bihar Legislative Council from 04 Graduates' and 04 Teachers' Constituencies, poll for which is scheduled to be taken on 22nd October, 2020- Election Commission's Order regarding Identification of electors.
  24. 282 downloads

    Bye Elections to the House of the People of Bihar & Legislative Assemblies of Bihar, Chhattisgarh, Gujarat, Haryana, Jharkhand, Karnataka, Madhya Pradesh, Manipur, Nagaland, Odisha, Telangana and Uttar Pradesh, 2020 .Commission's Direction regarding electronic transmission of postal ballot papers to service voters - regarding.

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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