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  1. 372 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. 342 downloads

    No. ECI/PN/111/2019 Dated: 23rd November, 2019 Press Note Sub: General election to the Legislative Assembly of Jharkhand, 2019 – Ban on Exit Poll. Election Commission of India, in exercise of the powers under sub-section(1) of Section 126A of the Representation of the People Act, 1951 has notified the period between 7.00 A.M. on 30th November, 2019 (Saturday) and 5.30 P.M. on 20th December, 2019 (Friday) as the period during which conducting any exit poll and publishing or publicizing the result of exit poll by means of the print or electronic media or in any other manner shall be prohibited in the ongoing General Election to the Legislative Assembly of Jharkhand, 2019. Further, under Section 126(1)(b) of the Representation of the People 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 hour fixed for conclusion of poll in the respective polling areas in each phase of the aforesaid General election. Notification dated 18th November, 2019 issued in this regard is enclosed herewith for the information of all concerned.

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

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