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Found 21 results

  1. 187 downloads

    No. ECI/PN/22/2020 Dated: 14th February, 2020 PRESS NOTE Commission to implement the directions of Hon’ble Supreme Court concerning criminal antecedents of candidates by reiterating its existing instructions with suitable modifications. Election Commission has consistently espoused rigorous and loftiest normative standards in public life. Hon’ble Supreme Court on 13 February, 2020 in Contempt Pet. (C) No. 2192 of 2018 of W.P. (C) No. 536 of 2011 invoking Article 129 and Article 142 of the Constitution of India directed as under, “1) It shall be mandatory for political parties [at the Central and State election level] to upload on their website detailed information regarding individuals with pending criminal cases (including the nature of the offences, and relevant particulars such as whether charges have been framed, the concerned Court, the case number etc.) who have been selected as candidates, along with the reasons for such selection, as also as to why other individuals without criminal antecedents could not be selected as candidates. 2) The reasons as to selection shall be with reference to the qualifications, achievements and merit of the candidate concerned, and not mere “winnability” at the polls. 3) This information shall also be published in: (a) One local vernacular newspaper and one national newspaper; (b) On the official social media platforms of the political party, including Facebook & Twitter. 4) These details shall be published within 48 hours of the selection of the candidate or not less than two weeks before the first date for filing of nominations, whichever is earlier. 5) The political party concerned shall then submit a report of compliance with these directions with the Election Commission within 72 hours of the selection of the said candidate. 6) If a political party fails to submit such compliance report with the Election Commission, the Election Commission shall bring such non-compliance by the political party concerned to the notice of the Supreme Court as being in contempt of this Court’s orders/directions.” Election Commission whole-heartedly welcomes this landmark order, which is bound to go a long way in setting new moral yardsticks for overall betterment of electoral democracy. Earlier, Commission on 10 October 2018 issued detailed instructions and guidelines along with amended form of affidavit for ensuring publicity of criminal antecedents by the candidates and the concerned political parties for the information of voters. This is being implemented in all the elections since November, 2018. Now, Commission proposes to reiterate these instructions with suitable modifications in order to implement the directions of Hon’ble Supreme Court in letter as well as in spirit.
  2. 1,396 downloads

    VVPAT Counting Sequence to remain as per Supreme Court Approved guidelines: ECI
  3. 400 downloads

    FAQs on Criminal Antecedents, if any, of a candidate and its publicity in pursuance of Hon’ble Supreme Court Judgement dated 25/09/2018 in (C) No. 536 of 2011 regarding.
  4. 918 downloads

    Supreme Court order dated 13th April, 2004 for pre-certification of political advertisement on electronic media - applicability in the whole of territory of India at all times.
  5. 69 downloads

    Supreme Court order dated 13th April, 2004 for pre-certification of political advertisement on electronic media - applicability in the whole of territory of India at all times.
  6. 151 downloads

    Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg. (Bilingual)
  7. 10 downloads

    Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the political parties) (Bilingual)
  8. 6 downloads

    Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the CEOs) (Bilingual)
  9. 5 downloads

    Judgment dated 10.07.2013 of the Hon’ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon’ble Supreme Court – reg. (bilingual)
  10. 4 downloads

    Hon’ble Supreme Court Judgment dated 09.05.2014 in C.A.No 4261 of 2007 – Election of elected candidate would be void if a Court finds a case of misinformation or suppressing of material information in the affidavit filed with nomination paper. (bilingual)
  11. 59 downloads

    Judgment dated 5.7.2013 of Hon'ble Supreme Court in SLP (C) No. 21455 of 2008 and TC No. 112 of 2011 – S. Subramaniam Balaji Vs. Govt. of TN & Others-framing of guidelines for election manifestos- FINAL GUIDELINES – reg.
  12. 5 downloads

    Supreme Court Judgement in W.P(C) Nos. 490 of 231 of 2005.
  13. 3 downloads

    Commission's Press Note on Supreme Court's judgment for "None of the Above" option on EVM
  14. 77 downloads

    Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg. (Bilingual)
  15. 32 downloads

    Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr
  16. 28 downloads

    Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr
  17. 29 downloads

    Supreme Court’s Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
  18. 28 downloads

    Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
  19. 38 downloads

    Supreme Court's order dated 13th April, 2004 relating to advertisements of political nature on Radio, TV Channel and cable networks - clarification - regarding
  20. 36 downloads

    Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
  21. 57 downloads

    Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks

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

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.

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