मतदाता हेल्पलाइन ऐप (एंड्राइड के लिए)
अंग्रेज़ी में देखें   |   मुख्य विषयवस्तु में जाएं   |   स्क्रीन रीडर एक्सेस   |   A-   |   A+   |   थीम
Jump to content

Any other

2 files

  1. Ref. Case No. 4(G) of 2021 reference from Hon’ble Governor of Odisha under Article 192(2) of the Constitution of India for opinion of the Election Commission of India in the matter of disqualification of Sh. Mohammad Moquim, MLA, 90-Barabati- Cuttack AC

    File No.113/4(G)/Odisha/2021/Registry.
    Allegation of Disqualification – Improper acceptance of the nomination paper/ Filing of false affidavit.
    COMMISSION’S OPINION DATED 12.04.2021- REFERENCE FROM THE HON’BLE GOVERNOR OF ODISHA ORDER DATED 22.04.2021- DISQUALIFICATION OF SH. MOHAMMAD MOQUIM, MLA FROM 90-BARABATI- CUTTACK ASSEMBLY CONSTITUENCY OF ODISHA.
    It was held that Shri Mohammad Moquim has not incurred disqualification under the provisions of Article 191 of the Constitution of India as the ground for disqualification mentioned by the Petitioners do not fall under any of the provisions mentioned in Article 191 of the Constitution of India.
    Decision: Not disqualified.

    28 downloads

    फ़ाइल सबमिट की गई

  2. Ref. Case 3(G) of 2020- Disqualification of Shri Nathubhai Hegolabhai Patel, MLA of Gujarat from 9 Dhanera AC, under Article 191 of the Constitution read with Sections 33A and 125A of the Representation of People Act, 1951.

    File No. 113/3(G)/Gujarat/2020/Registry
    SUBJECT:-  Reference Case 3(G) of 2020- Reference received from the Hon’ble Governor of Gujarat under Article 192 of the Constitution of India seeking opinion of the Election Commission of India on the question of alleged disqualification of Shri Nathubhai Hegolabhai Patel, Member of Legislative Assembly of Gujarat from 9 Dhanera AC, under Article 191 of the Constitution read with Sections 33A and 125A of the Representation of People Act, 1951.
    COMMISSION’S OPINION DATED 23.07.2020- REFERENCE FROM HON’BLE GOVERNOR OF GUJARAT AND ORDER DATED 07.08.2020- DISQUALIFICATION OF SHRI NATHUBHAI HEGOLABHAI PATEL, MLA
     
     Allegation of disqualification- filing false affidavit before the Returning Officer of 9 Dhanera AC at the time of filing nomination paper from the said constituency.
     
     It was held that the Petitioner failed to establish how Shri Nathubhai Hegolabhai Patel can be disqualified under any of the provisions of Article 191 of the Constitution on the grounds of filing a false affidavit. Further, Article 191 does not provide for disqualification of Members of Legislative Assemblies on the grounds of non-compliance of Section 33A or for committing an offence under Section 125A of the RP Act, 1951.
     
    Held- Not disqualified.

    21 downloads

    फ़ाइल सबमिट की गई

ईसीआई मुख्य वेबसाइट


eci-logo.pngभारत निर्वाचन आयोग एक स्‍वायत्‍त संवैधानिक प्राधिकरण है जो भारत में निर्वाचन प्रक्रियाओं के संचालन के लिए उत्‍तरदायी है। यह निकाय भारत में लोक सभा, राज्‍य सभा, राज्‍य विधान सभाओं और देश में राष्‍ट्रपति एवं उप-राष्‍ट्रपति के पदों के लिए निर्वाचनों का संचालन करता है। निर्वाचन आयोग संविधान के अनुच्‍छेद 324 और बाद में अधिनियमित लोक प्रतिनिधित्‍व अधिनियम के प्राधिकार के तहत कार्य करता है। 

मतदाता हेल्पलाइन ऍप

हमारा मोबाइल ऐप ‘मतदाता हेल्‍पलाइन’ प्‍ले स्‍टोर एवं ऐप स्टोर से डाउनलोड करें। ‘मतदाता हेल्‍पलाइन’ ऐप आपको निर्वाचक नामावली में अपना नाम खोजने, ऑनलाइन प्ररूप भरने, निर्वाचनों के बारे में जानने, और सबसे महत्‍वपूर्ण शिकायत दर्ज करने की आसान सुविधा उपलब्‍ध कराता है। आपकी भारत निर्वाचन आयोग के बारे में हरेक बात तक पहुंच होगी। आप नवीनतम  प्रेस विज्ञप्ति, वर्तमान समाचार, आयोजनों,  गैलरी तथा और भी बहुत कुछ देख सकते हैं। 
आप अपने आवेदन प्ररूप और अपनी शिकायत की वस्‍तु स्थिति के बारे में पता कर सकते हैं। डाउनलोड करने के लिए यहां क्लिक करें। आवेदन के अंदर दिए गए लिंक से अपना फीडबैक देना न भूलें। 

×
×
  • Create New...