मतदाता हेल्पलाइन ऐप (एंड्राइड के लिए)
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महत्वपूर्ण निर्देश

888 files

  1. Identification of critical polling stations and measures to be taken to ensure free and fair elections

    Identification of critical polling stations and measures to be taken to ensure free and fair elections
     

    811 downloads

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  2. Instructions on prevention of defacement of open spaces and public property - regarding

    Instructions on prevention of defacement of open spaces and public property - regarding

    798 downloads

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  3. Payment of Honorarium to the CAPF/SAP Personnel Deployed on Election Duty – Regarding.

    Payment of Honorarium to the CAPF/SAP Personnel Deployed on Election Duty – Regarding.
    (Bilingual)

    793 downloads

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  4. Preparation of Marked copies of electoral rolls - Regarding.

    Preparation of Marked copies of electoral rolls - Regarding.
    (Bilingual)     

    788 downloads

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  5. Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the CEOs)

    Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the CEOs)

    771 downloads

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  6. Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the Political Parties)

    Directions to candidates and political parties for publishing declaration regarding criminal cases of candidates and Amendment in Form 26 (addressed to the Political Parties)

    754 downloads

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  7. Printing of photograph of candidate on ballot paper.

    The candidates shall be asked to submit an additional photograph along with the photograph affixed on the nomination paper. The two photographs should be identical and should be as per the specifications given in the Commission's direction dated 21st May, 2015, referred to above. Further, it is also directed that if a candidate does not submit additional copy of photograph for printing on the ballot paper, the photograph already affixed on the nomination paper shall be used for printing on the ballot paper.

    715 downloads

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  8. Preparation of electoral rolls for conduct of poll – Integration, carrying out corrections and printing –regarding.

    No.23/LET/ECI/FUNC/ERD-ER/2019     Dated:  14 February, 2019
    To
            The Chief Electoral Officers of
            All States and Union Territories,       
    Subject:  Preparation of electoral rolls for conduct of poll – Integration, carrying out corrections and printing –regarding.
    Reference:-
        1. Letter No 23/1/2013-ERS dated 11.12.2013
        2.  Letter No 23/1/2013-ERS dated 23.09.2015
        3.  LetterNo23/LET/ECI/FUNC/ERD-ER/2018 dated 07.09. 2018
        4. LetterNo 23/LET/ECI/FUNC/ERD/ER/2018-II dated 25.09.2018.
    Madam/Sir,
                I am directed to state that the final publication of electoral roll revised with reference to 01.01.2019 as qualifying date has already been done in all states/UTs (except Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan and Telangana, where the final publication is due on 22.02.2019) and currently, the period of continuous updation is going on. As already instructed, all the forms received from eligible applicants, after the last date of filing claims and objections and kept pending during revision period, shall be taken up for disposal by the EROs concerned.
    2.         In this connection, I am to reiterate the Commission’s directions on additions / deletions/ modifications, integration, printing and sharing of electoral rolls at the time of elections as contained in letters dated 11.12.2013 and 23.09.2015, mentioned above.
    3(a)     After final publication of rolls, no suo-moto deletion shall be done in an election year.Deletion can be done only on the basis of Form 7 or on the basis of a request of deletion made by the concerned elector in declaration part of Form 6. If any deletion has to be made in the electoral rolls after the final publication of rolls, i.e. during the period of continuous updation, the ERO shall consult the DEO before making any such deletion. The DEO shall monitor all additions, deletions and corrections from the date of final publication of electoral rolls onwards. In case deletions required in any Assembly Constituency are more than 0.1% of the number of electors in the said constituency in the finally published rolls, the DEO shall take the approval of the CEO before allowing such deletions by the ERO.
    b)         After the announcement of elections, no deletion or correction of entries in the electoral rolls shall be done by the ERO either suomoto or on the basis of forms received.Forms 7, 8, 8A received till the date of announcement of election will be taken....
    Download file to view the complete instruction
     

    713 downloads

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  9. Transmission of postal Ballot Electronically under ETPBS – Time limit for transmission of postal ballots and connected papers.

    Transmission of postal Ballot Electronically under ETPBS – Time limit for transmission of postal ballots and connected papers.
     

    693 downloads

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  10. Standard Operating Procedure for seizure and release of cash and other items-Regarding

    Standard Operating Procedure for seizure and release of cash and other items-Regarding
    (Bilingual)     

    679 downloads

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  11. Taking out EVMs and VVPATs for Training and Awareness purpose.

    Taking out EVMs and VVPATs for Training and Awareness purpose.
     

    657 downloads

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  12. Advisory for Opening and Closing of EVM/VVPAT warehouse – reg.

    Advisory for Opening and Closing of EVM/VVPAT warehouse – reg.
     

    649 downloads

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  13. Clarification - Revision of threshold Election Expenditure/Donation through cash transaction in a single day by the candidates/political parties above Rs. 10,000/- by Cheque, DD, RTGS/NEFT or other electronic mode etc.

    Letter no. 76/Instructions/2018/EEPS dated 30.11.2018 regarding Clarification - Revision of threshold Election Expenditure/Donation through cash transaction in a single day by the candidates/political parties above Rs. 10,000/- by Cheque, DD, RTGS/NEFT or other electronic mode etc. 
    The Commission's letter of even number dated 12th November, 2018 regarding incurring of election expenditure by the candidate(s) and political parties exceeding Rs. 10,000/- (Ten Thousand) by crossed account payee cheque, or draft, or by RTGS/NEFT or any other electronic mode linked with the bank account opened by the candidates for election purpose. A clarification has been sought as to whether this amount can be incurred by the candidate(s)/parties in a single day or multiple days or during the entire election process to/from a single person/entity or multiple persons/entities. 
    2. In partial modification of the Commission's earlier Letter dated 12th November, 2018, it is hereby stated that expenditure exceeding Rs. 10,000/- (Ten Thousand) in connection with an election, consisting of a- single transaction or an aggregate of transactions, entered into with a single person/entity during the entire poll period shall not be incurred by a candidate/political party unless  the payment in respect to the same is made by way of an account payee cheque or draft on a bank or account payee bank draft or by RTGS/NEFT or any other electronic. mode linked to the bank account of the candidate. 
    3.  Further  it is stated that in respect of donations/contributions in cash received by the  candidates from a single entity/person in a single or multiple transactions shall not exceed to Rs. 10,000/-' However, in the case of political parties the receipt from donations/contributions shall continue to be governed by the existing provisions of Section 29C of the R. P. Act, 1951. 
    4. You are requested to bring the above mentioned clarification to the notice of the Returning Officers, Expenditure Observers, Political Parties, Candidates and all other stakeholders.
     

    647 downloads

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  14. Appointment of micro observer-additional instruction - Regarding.

    Appointment of micro observer-additional instruction - Regarding.
    (Bilingual)

    636 downloads

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  15. Immediate action to be taken for enforcement of MCC after announcement of GE to the House of the Lok Sabha, 2019 & State Legislative Assemblies in the State of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim & certain bye-elections

    Immediate action to be taken for enforcement of MCC after announcement of GE to the House of the Lok Sabha, 2019 & State Legislative Assemblies in the State of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim & certain bye-elections

    635 downloads

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  16. लोक प्रतिनिधित्‍व अधिनियम 1951 की धारा 126 के प्रावधान – सार्वजनिक सभाओं, जुलुसों आदि के माध्‍यम से निर्वाचन प्रचार अभियानों पर प्रतिबंध

    Section 126 of the RP Act, 1951  to prohibits election campaign activities through public meetings, processions, etc, and displaying of election
    matter by means of television and similar apparatus. The purpose sought to be served by this prohibition is to provide a period of tranquil (silence period) for the electors before the voting day.

    623 downloads

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  17. फ़ाइल सबमिट की गई

  18. Identification of electors - General Election to Lok Sabha, 2019 - Regarding.

    Referring to the Commission instructions No.464/INST/2016EPS, dated 21.12.2016 regarding display of Voter Facilitation Posters(VFPs) at polling Stations, wherein, the Commission had allowed Photo Voter Slip as an alternative document for identification. However, there have been representations against its use as a stand-alone identification document on the grounds of misuse as these are printed after the finalizations of the roll and distributed just close to the poll through Booth Level Officers. The design of Photo Voter Slip does not incorporate any security feature.
    ln view of the above facts, Commission decided and issued an instruction No'3/4/ID/2019/SDR/VOL.1, dated 28.02.2019, wherein it is stated that Photo Voter Slip shall not be accepted as a stand-alone identification document for voting and the voters are required to carry EPIC or one of the 11 alternative documents specified by the Commission for voting.
    ln this connection, the Commission has directed that the Voter Facilitation Poster, comprising the list of alternative documents as specified by the Commission for voting, to be modified suitably. The Chief Electoral Officers are requested to take note of the instruction and bring them to the knowledge of all the DEOs/Ros.

    618 downloads

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  19. Special Summary Revision of electoral rolls w.r.t. 01.01.2019 as the qualifying date - Running of campaign "Voter Verification & lnformation Programme (VVIP)"-regarding.

    No.23 / LET / ECI /FUNC/ERD- ER/2018          Dated: 2nd January ,2019
    To, 
    The Chief Electoral Officers 
    of all States/UTs 

    Subject: Special Summary Revision of electoral rolls w.r.t. 01.01.2019 as the qualifying date - Running of campaign "Voter Verification & information Programme (VVIP)"-regarding. 
    Sir/Madam, 

    With meticulous and broad planning, the on-going revision process has entered into the final phase in all States/UTs (except Chhattisgarh, Mizoram, Madhya Pradesh, Rajasthan and Telangana where SSR, 2019 has started recently) after successful completion of pre-revision activities like 100% house to house verification by BLOs to collect information about un-enrolled eligible citizens, prospective voters, multiple entries/dead electors/permanently shifted electors and correction in ER entries, rationalisation of polling stations and formation of sections etc. ln order to ensure the purity and fidelity of electoral rolls, all the States/UTs have recently been asked to conduct BLO-BLAs meeting so as to find out the gaps in registration and assess the quality of roll to strategies for bridging such gaps in the continuous updation period after final publication. 

    2. Further, the CEOs have also been directed to write to recognized political parties immediately, intimating them regarding the steps being taken by the Commission and appealing them to appoint BLAs for each polling station to take part in the BLO/BLA meetings. 

    3. ln view of the impending general election to the House of People, 2019, it is proposed to run an intensive campaign appealing to the citizens and political parties in the States/UTs to search and verify their names in the electoral rolls to be sure that their names find place in electoral rolls as one would be able to exercise his right to vote elections only if he is enrolled in the existing electoral roll................
     
    Download file to read the complete instruction

    594 downloads

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  20. Provisions of Section 126 of the Representation of the People Act, 1951-reg.

    Section 126 of the RP Act, 1951, inter-alia, prohibits election campaign activities through public meetings, processions, etc, and displaying of election matter by means of television and similar apparatus. The purpose sought to be served by this prohibition is to provide a period of tranquil (silence period) for the electors before the voting day.
    In a multi-phased election, the silence period of last 48 hours may be on in certain constituencies while campaign is ongoing in other constituencies. In such event, there should not be any direct or indirect reference amounting to soliciting support for parties or candidates in the constituencies observing the silence period. During the silence period, star campaigners and other Political Leaders should refrain from addressing the media by way of press conferences and giving interviews on election matters.

    583 downloads

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  21. General Elections to the Legislative Assembly of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram and Telangana, 2018- Commission's Notification regarding ban on exit poll – regarding. / Corrigendum

    General Elections to the Legislative Assembly of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram and Telangana, 2018- Commission's Notification regarding ban on exit poll – regarding. / Corrigendum
    छत्‍तीसगढ़, मध्‍य प्रदेश, राजस्‍थान, मिजोरम और तेलंगाना की विधान सभा के लिए साधारण निर्वाचन 2018-एग्जिट पोल पर प्रतिबंध के संबंध में आयोग की अधिसूचना – तत्‍संबंधी।

    581 downloads

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  22. Voting through postal ballot papers - additional instruction -reg

    Voting through postal ballot papers - additional instruction -reg
    (Bilingual)

    570 downloads

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  23. Storage and Safety of EVMs & VVPATs – Not to keep other election related materials in EVM/VVPAT warehouses/strong rooms – regarding.

    Storage and Safety of EVMs & VVPATs – Not to keep other election related materials in EVM/VVPAT warehouses/strong rooms – regarding.
     

    569 downloads

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  24. General Election to the House of the People, 2019 and General Elections and Bye-elections to State Legislative Assemblies to be held simultaneously - Commission's order regarding identification of electors-reg.

    The Commission has directed that all electors in all constituencies who have been issued EPIC have to produce the Electors Photo Identity Card (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 alternative photo identity documents mentioned in paragraph 8 of the Order for establishing their identity. The list of documents is reproduced below for clarity:
    (i) Passport,
    (ii) Driving License,
    (iii) Service Identity Cards with photograph issued to employees by
    Central/State Govt.IPSUs/Public Limited Companies,
    (iv) Passbooks with photograph issued by BankIPost Office,
    (v) PAN Card,
    (vi) Smart Card issued by RGI under NPR,
    (vii) MNREGA Job Card,
    (viii) Health Insurance Smart Card issued under the scheme of Ministry of Labour,
    (ix) Pension document with photograph,
    (x) Official identity cards issued to MPs/MLAsIMLCs, and
    (xi) Aadhaar Card..
    Commission has now decided that Photo Voter Slip shall henceforth not be accepted as a stand-alone identification document for voting. However, Photo Voter Slip will continue
    to be prepared and issued to electors as part of the awareness building exercise. In order to make it clear to the electors that Photo Voter Slips shall not be accepted as a stand-alone identification document for voting, the words 'THIS SLIP WILL NOT BE ACCEPTED FOR THE PURPOSE OF IDENTIFICATION IN POLLING STATION. YOU ARE  REQUIRED TO CARRY EPIC OR ONE OF THE 11 ALTERNATIVE DOCUMENTS SPECIFIED BY THE COMMISSION FOR VOTING" shall be printed on the Photo Voter Slip in bold letters. Photo Voter Slips shall continue to be printed.
    Overseas electors shall have to produce their original passport only for identification.

    567 downloads

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  25. GE to the House of the People, 2019 and GE to the Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim and bye elections to 37 Assembly Constituencies of 12 States to be held simultaneously - Use of EVM and VVPAT

    Commission's Direction dated 22nd March, 2019, regarding use of Electronic Voting Machines and VVPAT at the current General Election to the House of the People, 2019 and General Elections to Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim and bye elections to 37 Assembly Constituencies (as per Annexure-I) of 12 States. 

    553 downloads

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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। 

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