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Found 9 results

  1. 124 downloads

    No. ECI/PN/30/2021 Dated: 17th March 2021 PRESS NOTE Huge push by ECI to curb menace of money power during ongoing elections in States of Assam, West Bengal, Tamil Nadu, Kerala and Union Territory of Puducherry Record Seizures worth Rs. 331 crores have been made in Expenditure Monitoring Process in ongoing Assembly Elections, 2021 in States of Assam, West Bengal, Tamil Nadu, Kerala and Union Territory of Puducherry. Seizures already surpass the total seizures made in Assembly Elections to these State/UT in 2016 and significant point is that record seizures have been made even though polling is yet to start. Details of record seizures already done so far (as on 16th March 2021) - compared to total of Rs 225.77 cr in AE 2016 is put as under: (Figures in Rs Crores) States Cash Liquor (worth Rs crores) Drugs (worth Rs crores) Freebies Precious Metals Total Assam 11.73 17.25 27.09 4.87 2.82 63.75 Puducherry 2.32 0.26 0.15 0.14 2.85 5.72 Tamil Nadu 50.86 1.32 0.35 14.06 61.04 127.64 Kerala 5.46 0.38 0.68 0.04 15.23 21.77 West Bengal 19.11 9.72 47.40 29.42 6.93 112.59 Total 89.48 28.93 75.67 48.52 88.87 331.47 Total seizures in the above poll bound States/UT in Assembly Elections 2016: Rs 225.77 crores For effective monitoring to curb black money in General Election to Legislative Assemblies of Assam, West Bengal, Tamil Nadu, Kerala and Union Territory of Puducherry, Election Commission of India has deployed 295 Expenditure Observers. Commission has also appointed five Special Expenditure Observers; Ms. Madhu Mahajan, ex-IRS(IT):1982 and Sh. B. R Balakrishnan, ex-IRS(IT):1983 (both for Tamil Nadu and UT of Puducherry), Sri B.Murali Kumar, ex-IRS, 1983 batch (for West Bengal), Ms. Neena Nigam, ex-IRS, 1983 batch (for Assam) and Sri Pushpinder Singh Puniha, ex-IRS, 1985 batch (for Kerala). These officers having formidable domain expertise and impeccable track record are deputed for more effective election expenditure monitoring. After due assessment, 259 Assembly Constituencies have been marked as Expenditure Sensitive Constituencies for more focussed vigil. On expenditure monitoring, Commission has convened various meetings with senior officials of Enforcement Agencies of poll bound States and UT. Seeking the importance of central enforcement agencies in election expenditure monitoring process, Commission also convened a meeting of Revenue Secretary, Chairman CBDT, Chairman CBIC and Director FIU-Ind on 02.03.2021. Distributing cash and gifts during electoral process is not permitted under the law, e.g., distribution of money, liquor, or any other item disbursed and given to the electors with the intent to influence them. This expenditure comes under the definition of “bribery” which is an offence both under 171B of IPC and under R.P. Act, 1951. The expenditure on such items is illegal. With the drive for curbing inducements which vitiate electoral process intensifying, the seizure figures are expected to rise further.
  2. Expenditure Division

    Seizure report as on 02.04.2019

    634 downloads

    Seizure report as on 02.04.2019
  3. Expenditure Division

    Seizure report as on 01.04.2019

    779 downloads

    Seizure report as on 01.04.2019
  4. Expenditure Division

    Seizure report as on 31.03.2019

    625 downloads

    Seizure report as on 31.03.2019
  5. Expenditure Division

    Seizure report as on 30.03.2019

    332 downloads

    Seizure report as on 30.03.2019
  6. 1,015 downloads

    No. ECI/PN/38/2019 Dated: 26th March, 2019 PRESS NOTE GENERAL ELECTIONS TO THE LOK SABHA, 2019 - PROGRESSIVE SEIZURE A total seizure of nearly Rs 540 crores has been made by various enforcement agencies across the country as on March 25, 2019. A break up of seizure of cash, liquor, drugs/narcotics, precious metals & freebies is given below. Summary: Total Cash Seizure : Rs. 143.47 Cr. Total Liquor Seizure : Worth Rs. 89.64 Cr. Total Drugs/Narcotics seizure : Worth Rs. 131.75 Cr. Total Precious Metals (Gold etc.) seizure : Worth Rs. 162.93 Cr Total Freebies/other items seizure : Worth Rs. 12.202 Cr. Download the file to view details
  7. Expenditure Division

    Seizure report as on 29.03.2019

    436 downloads

    Seizure report as on 29.03.2019
  8. Expenditure Division

    Seizure Report as on 28.03.2019

    505 downloads

    Seizure Report as on 28.03.2019
  9. Expenditure Division

    Seizure report as on 27.03.2019

    383 downloads

    Seizure report as on 27.03.2019

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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