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निविदा

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  1. Office Memorandum - Recruitment against 06 (six) posts in Academic discipline on Deputation/Contract basis.

    No. 590/IIIDEM/Academic Affairs/ Centre Head/2020
    Dated   15.09.2021
                                                                           
    Office Memorandum
    Subject: - Recruitment against 06 (six) posts in Academic discipline on Deputation/Contract basis.
              Reference advertisement for the following posts in the Employment News 24th – 30th July, 2021 and 5 National Dailies on 20th July, 2021.
    Sl.
    No.
    Name of the Post
    No. of Posts
    Equivalent rank under the UGC Guidelines
    Scale of Pay
    1.
    Dean-School of Election Management and Technology
    1
    Professor
    Level 14 Rs.1,44,200- 2,18,200
    2.
    Faculty/ Assistant Professor General Management
    1
    Assistant Professor
    Level 12
    Rs. 79,800-
    2,11,500
    3.
    Faculty/ Assistant Professor Election Management
    1
    Assistant Professor
    Level 12
    Rs. 79,800-
    2,11,500
    4.
    Dean – School of Electoral Law
    1
    Professor
    Level 14 Rs.1,44,200- 2,18,200
    5.
    Faculty/ Assistant Professor Electoral Law
    1
    Assistant Professor
    Level 12
    Rs. 79,800-
    2,11,500
    6.
    Head- Research and Innovation
    1
    Associate Professor
    Level 13 A
    Rs. 1,31,400-
    2,17,100
    2.       For details of advertisement including educational qualifications, age and eligibility criteria etc and also previous advertisement wherein eligibility was restricted to appointment on deputation basis, please visit the website of the Commission www.eci.gov.in under the link -https://eci.gov.in/files/file/13619-office-memorandum-regarding-filling-up-of-various-posts-in-academic-discipline-in-iiidem-proposal-for-composite-method-of-selection-regarding/
    3.       The last date for receipt of applications is hereby extended from 31.08.2021 to 29.10.2021. All other terms and conditions remain unchanged.

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  2. RFP for security product

    NOTICE OF REQUEST FOR PROPOSAL

    Sealed Proposals are invited on behalf of Election Commission of India for the purpose of improvement in the security posture of ECI applications hosted in both Data Centre (DC) & Disaster Recovery (DR) by integrating Identity Access

    Management (IDAM), Privileged identity/ Access Management (PIM / PAM), Enterprise Key Management Solution (KMS) ,Host Intrusion Prevention System (HIPS) and Directory services using open LDAP , integrating with virtual machines (VMs), databases and user machines from companies with sound technical and financial capabilities and meeting the Bidder's Qualification Criteria.
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  3. Corrigendum: Auction notice for disposal of obsolete/unserviceable items.

    CORRIGENDUM
    Corrigendum on tender enquiry no. 203/Misc./Auction/ECI/FUNC/ADMN/S&P/2021 dated 16.08.2021 for disposal of obsolete/unserviceable Furniture/Air-conditioners/office equipment/scrap and other items etc.

    In the NIT with respect to the above, the item at Sl.no. 1 (revolving chair) in Annexure "A" has been repeated at SI. No.30. The corrected version of Annexure "A" is attached herewith for ready reference.

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  4. Auction notice for disposal of obsolete/unserviceable items.

    Auction notice for disposal of obsolete/unserviceable Furniture/Air-conditioners/office equipment/scrap and other items etc.

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  5. Tender for annual maintenance service of 40 Network switches in the Election Commission of India

    No.485/Network Cabling/8/2021/IT-1
    Dated: 03.08.2021
    NOTICE INVITING TENDER
    Sealed tenders are invited on behalf of Election Commission of India for providing annual maintenance service of 40 Network switches from competent agencies with sound technical and financial capabilities and meeting the Bidder’s Qualification Criteria. The rates shall be quoted in prescribed format enclosed with the tender notice.
    2. The Bidder shall be either the OEM OR the Bidder shall be a Channel Partner authorized by OEM to bid for the ECI Bidding Document in compliance with all the requirements as stated in the bidding document including OEM support for all the items for the duration of the contract. It shall have service/customer care centre in Delhi/NCR region.
    3. Annual Turnover of the Bidder shall not be less than INR 20,00,000.00 (Indian Rupees Twenty Lakh Only) in at least one of the immediate preceding three financial years as per the audited annual financial results. 
    4. The interested agencies are advised to quote their rates in sealed envelopes super scribing “Tender for annual maintenance service of 40 Network switches in the Election Commission of India”.
    5. The interested dealers/firms may submit the tender documents complete in all respects along with other requisite documents by 10.08.2021 before 2.30 PM to the Section Officer (IT-1 Section), Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001.  The sealed tender can also be submitted in the R & I Section located at the ground floor of the Nirvachan Sadan building. Late/delayed tender shall not be accepted after due date and time of submission of tender. The Election Commission of India will not be responsible for the postal loss/delay.
    6.  The bidder shall have to submit duly signed Bid Security Declaration along with Bid document as per Annexure-A.
    7.  The Tender shall be opened on the scheduled date and time on 10.08.2021 at 3.30PM in Room No. 207, Nirvachan Sadan, Ashoka Road, New Delhi, by the Committee appointed for the purpose by the Commission in the presence of the representatives of the tenderers, if any, who wish to be present on the spot at that time. The evaluation will be on total price quoted for all switches (Annexure-B) on L1 basis meeting the criterion.
    8.  Election Commission of India reserves the right to accept or reject in part or in full any or all the tenders at any stage without assigning any reason thereof.
    9.   The period of AMC shall start from the date of issue of Letter of Acceptance (LOA) till the completion of 2 years. Bidder to quote for 24 months, but the payment shall be made on pro-rated basis based on the number of months under support from the date of award.
    10.  On award of contract, successful bidder has to deposit 3% of the value of total contract. This may be in form of Bank Draft/Cheque of any nationalised bank.
    11.  The Bidder shall have either supplied and installed or provided support services or provided AMC of Local Area Networks (LAN) at any customer location in India for a period of at least 2 years.
    12.  The defected Network Switch shall be instantly replaced / repaired as per the SLA mentioned in point     no. 18.
    13. Bidder has to produce Manufacturing Authorization Form (MAF) of the respective OEM.
    14. The AMC of Network Switches & Access Points are to be done in all respect as per Annexure-B.  The tenderers can submit the bid either directly or through their authorized representative. In case, the tender is submitted by the authorized representative of the tenderer, then the tender shall be signed and submitted by authorized representative under legal power of attorney from the tenderer.
    15.  The cost of tender is ‘NIL’.  The tender documents are non-transferable.
    16.  In case of any dispute, the decision of the Election Commission of India will be final and binding.
    17.  The payment will be released by Public Financial Management System on production of original bill only after completion of the work.
    18. Bidder shall be liable for any deficiency in the service due to what so ever reasons.ECI will not pay any additional charges for replacement, transportation, labour etc.SLA of AMC for 24 Port and 48 Port network switches are as follows: -
    Faulty switches should be replaced / repaired within 12 hours - No penalty If faulty switches replaced / repaired more than 12 hours and less than 24 hours, then penalty 1% of total quarterly payment. If faulty switches replaced / repaired more than 24 hours then penalty will be 1% of total quarterly payment + Rs. 1000/- per day for subsequent days.  19.  SLA of AMC for core switches are as follows: -
    Faulty switches should be replaced / repaired within 12 hours - No penalty If faulty switches replaced / repaired more than 12 hours and less than 24 hours, then penalty 5% of total quarterly payment. If faulty switches replaced / repaired more than 24 hours then penalty will be 5% of total quarterly payment + Rs. 3000/- per day for subsequent days. Download File to view more

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  6. आईआईआईडीईएम, ईसीआई में टी. एन. शेषन चेयर के लिए प्रोफेसर के पद को भरने के लिए आवेदनों की प्राप्ति हेतु अंतिम तिथि बढ़ाने के संबंध में कार्यालय ज्ञापन-तत्संबंधी

    फा.सं. 590/आईआईआईडीईएम/शैक्षणिक मामले/टीएनशेषन चेयर/2019  दिनांक: 02.08.2021
     
    कार्यालय ज्ञापन
    यह टी. एन. शेषन चेयर के लिए प्रोफेसर के पद को भरने के संबंध में दिनांक 30.04.2021 के समसंख्यक कार्यालय ज्ञापन के क्रम में है। 
    2.    भारत निर्वाचन आयोग (ईसीआई) ने भारत अंतर्राष्ट्रीय लोकतंत्र एवं निर्वाचन प्रबंधन संस्थान (आईआईआईडीईएम), द्वारका, नई दिल्ली में टी. एन. शेषन चेयर के लिए प्रोफेसर के एक पद को भरने का प्रस्ताव रखा है। यह नियुक्ति प्रतिनियुक्ति आधार पर, शैक्षणिक स्तर 14 में होगी। 
    3.    सामान्य शर्तें, अर्हता मानदंड और आवेदन पत्र का प्रोफॉर्मा आदि जैसे अन्य विवरण आयोग की वेबसाइट www.eci.gov.in पर टैब 'निविदा और रिक्तियां' के अंतर्गत और एआईसीटीई की वेबसाइट www.aicte-india.org पर टैब बुलेटिन>विज्ञापन पर उपलब्ध है। 
    4.    आवेदन पत्रों को जमा करने की अंतिम तारीख एतद्दवारा 31.08.2021 (मंगलवार) तक बढ़ा दी गई है। अन्य सभी शर्तें एवं निबंधन अपरिवर्तित रहेंगे। 
    5.    पात्रता के क्षेत्र से बाहर किसी अभ्यर्थी से प्राप्त आवेदन पर विचार नहीं किया जाएगा।
     

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  7. Tender for sanitization of office spaces of Election Commission of India – regarding

    No.203/4/Pest Control/2021 
    Dated :  27.07.2021.
     
    TENDER NOTICE 
    Subject : Sanitization of office spaces of Election Commission of India – regarding. 
    Sealed quotations are invited from registered firms of vendors under Rule 162 of GFR 2017 (Limited Tender Inquiry) for carrying out sanitization of office space/residence offices of the Secretariat of Election Commission of India to contain the spread of Coronavirus (Covid-19).  The locations of office/residence offices and corresponding total area is as per the detail given below :-
    S.No.
    Location
    Area (in sq.ft.)
    1.
    Nirvachan Sadan, Ashoka Road,
    New Delhi – 110 001
    102667
    2.
    Jeevan Tara Bldg., New Delhi
    (IT/ICT)
    4040
    3.
    Ashoka Hotel, New Delhi
    (Delimitation Commission)
    5298
    4.
    Residence Office of
    Chief Election Commissioner
    8719
    5.
    Residence Office of
    Election Commissioner 
    8719
    6.
    Residence Office of
    Election Commissioner  
    8719
    7.
    Residence Office of
    Chairperson, Delimitation Commission
    3650
    8.
    Vehicle (Staff Cars)
    Per vehicle
     
    2.            The quotation in typed form on Company’s letter-head duly signed and having Company’s stamp/seal on prescribed Performa (Annexure-B) including details of GST, if any, in a sealed envelope clearly super scripting “Quotation for Sanitization of office space in Election Commission of India”  The quotation should be submitted in the Receipt & Issue Section located at the ground floor of the Nirvachan Sadan building during normal working hours. The bid submitted at any other place or in open condition or without required documents will be rejected summarily.  The date of opening of bid is 19.08.2021 at 4.00 p.m. in the presence of the Committee duly constituted for this purpose.  Tenderers who may wish to present themselves, are requested to present themselves in Room No.209-E during opening the bids.
    3.              The Bidder shall submit a declaration (Annexure-A) in their Letter Head in lieu of submitting Earnest Money Deposit (EMD).
    4.              Terms and conditions of the contract will be as under :
                     a)         All the office locations mentioned at pre-page must be thoroughly sanitized.
    b)         The Bidder shall use Virex-II 256 from diversey, a broad spectrum  environmental  cleaner & disinfectant and Ultra Low Volume (ULV) cold foggers  to sanitize all the sites.
    c)         The chemicals, equipments and other items required for carrying out the sanitization   must be brought by the vendor himself and shall not be provided by the Commission.  All materials to be used for cleaning and other consumables shall be in conformity with the specifications/brand/make of Government approved standards. 
    d)         No vehicle shall be provided by the Commission for carrying out the sanitization at all the locations.  The vendor shall have to make their own arrangements to reach the locations with their equipments to carry out the sanitation.
    e)         The tender is for a period of one year which may be extended further, if required.  However, the Commission reserves the right to close the tender at any time before the expiry of tender by giving one week notice.
    f)         The quoted rate of the firm shall remain same for the tender period and no change shall be made in the rate.
    g)         The Commission, at its discretion, increase or decrease the area to be sanitized.
    h)         The Service Provider would submit a daily monitoring report to the buyer office.
    i)          The said office spaces include Rooms, Committee rooms, corridors, stairs, lifts, washrooms, cars etc.
    j)          The Service Provider will have to deploy experienced and skilled workers for the job of sanitation.
    k)         The Service Provider would submit a list of all employees’ alongwith full addresses for security to the buyer office at the time of contract.  The employees deployed should be medically fit.  The body temperature of all the employees undertaking sanitization must be done daily.  Any employee who has symptoms of cough, cold, high temperature etc. must be replaced by another employee to prevent the possible spread of Coronavirus.
    l)          If required, a particular area/room/committee rooms etc. may be sanitized multiple times depending on the requirement.  The same must be adhered to and carried out.
    m)        The payment shall be made as per the area actually sanitized (in sq.ft.) on monthly basis for which the bill, complete in all respect, must be submitted by 5th of next month.  The payment shall be made online through PFMS.
    n)         The Agreement shall commence w.e.f. the date of effectiveness of the agreement unless it is curtailed or terminated by the authority owing to deficiency of service, sub-standard quality of manpower deployed, breach of contract etc. or change in requirements.
    o)         The Service Provider shall not engage any sub-Service Provider or transfer or sub-let the contract to any other person in any manner.
    p)         The Commission shall have the right to inspect the cleaning site at any time and also to issue such orders and direction to the organization as may be considered necessary.  The organization shall ensure that such orders are compiled forthwith.
    q)         In all matter of dispute relating to this contract, the decision of the Commission will be final and binding upon the Company.
    r)         While submitting the quotation, the bidder will be deemed to have read, understood and accepted all the terms and conditions stated in this document and no change, whatsoever desired, will be entertained by the Commission.
    s)         Firm should have annual turnover of more than Rs. Ten Lakhs for last three Financial Years.
    t)          The successful bidder will have to deposit Performance Security for an amount of 3% of the estimated value for one year period on the basis of rate quoted by the bidder.  No interest is payable on this deposit.
    u)         This Performance Security is liable to be forfeited, if the services of the company are found to be unsatisfactory in any respect and/or if any of the conditions of the contract is contravened/breached and/or towards any damage is caused to Govt. property due to the negligence or otherwise of the firm or its employees.
    v)         This Performance Security is also liable to be forfeited, if the company backs out of the contract mid-term without any express consent of the Commission.
    w)        After award of the work, if the bidder fails or refuses to perform the work, the Commission may ban the agency for this work for 3 years in future.
    5.         Following documents (self-attested) must be provided by the vendors: 
    i)               The firms should furnish a copy of GST Registration Certificate.
    ii)             Self –attested copy of PAN Card.
    iii)           Self-certification to the effect that the firm has not been banned/black listed by any Ministry/Department in the past.
    iv)            Annual Turnover proof for last 3 financial years duly certified by Chartered Accountant.
    v)             A duly signed statement indicating the combination of materials and machineries to be used for sanitisation.
    vi)            Duly filled up the proforma at Annexure-A.
     
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  8. आईआईआईडीईएम में विभिन्न पदों को भरने के लिए आवेदन प्राप्त करने की अंतिम तिथि बढ़ाने के संबंध में कार्यालय ज्ञापन

    फा.सं. 590/आईआईआईडीईएम/शैक्षणिक मामले/केंद्र प्रमुख/2020              
    दिनांक: 07.07.2021
     
    कार्यालय ज्ञापन      
           यह भारत अंतर्राष्ट्रीय लोकतंत्र एवं निर्वाचन प्रबंधन संस्थान (आईआईआईडीईएम),  भारत निर्वाचन आयोग (ईसीआई) में प्रतिनियुक्ति के आधार पर निम्नलिखित पदों को भरने के संबंध में दिनांक 30.04.2021 के समसंख्यक कार्यालय ज्ञापन के क्रम में है:- 
    क्रम सं.
    पद का नाम
    पदों की संख्या
    यूजीसी के दिशानिर्देशों के तहत समकक्ष रैंक
    वेतनमान
    1.
    संकायाध्यक्ष-स्कूल ऑफ इलेक्शन मैंनेजमेंट एंड टेक्नॉलजी
    1
    प्रोफेसर
    लेवल 14
    1,44,200-2,18,200 रु.
    2.
    संकाय सदस्य (फैकल्टी)/सहायक प्रोफेसर महाप्रबंधन   (जनरल मैंनेजमेंट)
    1
    सहायक प्रोफेसर
    लेवल 12-
    79,800-2,11,500 रु.
    3.
    संकाय सदस्य (फैकल्टी)/सहायक प्रोफेसर निर्वाचन प्रबंधन
    1
    सहायक प्रोफेसर
    लेवल 12-
    79,800-2,11,500 रु.
    4.
    संकायाध्यक्ष-स्कूल ऑफ इलेक्टोरल लॉ
    1
    प्रोफेसर
    लेवल 14
    1,44,200-2,18,200 रु.
    5.
    संकाय सदस्य (फैकल्टी)/सहायक प्रोफेसर इलेक्टोरल लॉ
    1
    सहायक प्रोफेसर
    लेवल 12-
    79,800-2,11,500 रु.
    6.
    प्रमुख-अनुसंधान एवं नवोन्मेष
    1
    सहायक प्रोफेसर
    लेवल 13 क
    1,31,400-2,17,100 रु.
     2.     आवेदन जमा करने की अंतिम तिथि 31.08.2021 (मंगलवार) तक आगे बढ़ा दी गई है। अन्य सभी निबंधन एवं शर्तें अपरिवर्तित रहेंगे। 
    3.     परिपत्र में यथाविनिर्दिष्ट सहायक दस्तावेजों के बगैर अथवा पात्रता के क्षेत्र से बाहर के संगठनों और विश्वविद्यालयों आदि के अभ्यर्थियों से सीधे प्राप्त किए गए आवेदनों को तत्काल निरस्त कर दिया जाएगा। 

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  9. शुद्धिपत्र - भारत निर्वाचन आयोग को 98 लैपटॉप की आपूर्ति के लिए निविदा - तत्‍संबंधी।

    सं. 485/लैपटॉप/2/2021/आईटी-1 
    दिनांक:06.07.2021
    शुद्धिपत्र
          आयोग के दिनांक 24.06.2021 के समसंख्‍यक निविदा के संदर्भ में, यह सूचित करना है कि अनुबंध-क में उल्लिखित लैपटॉपों का विन्‍यास (प्रारूप) नीचे दिया गया है:- 
    लैपटॉप का विवरण
    आपूर्ति की जाने वाली संख्‍या (मात्रा)
    बोलीदाता द्वारा आपूर्ति किए जाने वाले लैपटॉप के ब्रॉन्‍ड/मेक/मॉडल और विवरण
    प्रति लैपटॉप की लागत सभी करों सहित (रूपए में)
    प्रोसेसर – इन्‍टैल आई 3,
    जनरेशन – 10वीं एवं उससे ऊपर
    रैम – 8 जीबी  
    एचडीडी – 1 टीबी या एसएसडी – 256 जीबी और उससे अधिक
    पूर्ण एचडी
    लैपटॉप स्‍क्रीन – 14 इंच
    लैपटॉप वारन्‍टी – 3 वर्ष
    ऑपरेटिंग सिस्‍टम – पूर्व-स्‍थापित
    एमएस विन्‍डोज 10/विन्‍डोज़ 10 प्रो
    एप्‍लीकेशन सॉफ्टवेयर –     अलग से उपलब्‍ध करवाए जाने वाले 98 “एमएस ऑफिस होम एवं स्‍टूडेंट 2019” का की लाइसेंस
    सुरक्षा और संरक्षण सॉफ्टवेयर –
    अलग से उपलब्‍ध कराए जाने वाले 98 एन्‍टी वायरस सब्‍सक्रिप्‍शन (पेपर लाइसेंस) लैपटॉप बैग
    98 लैपटॉप
     
     
    सभी करों सहित 98 लैपटॉप की कुल कीमत (रूपए में)
     
           बोलीदाता द्वारा आपूर्ति किए जाने वाले लैपटॉप के ब्रॉन्‍ड/मेक/मॉडल एवं विवरण का भी उल्‍लेख अनुबंध-क में किया जाना आवश्‍यक है।
     
           इस निविदा में वे सभी प्रतिभागी, जिन्‍होंने पहले भाग लिया है, एक नई बोली फिर से प्रस्‍तुत करेंगे।

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  10. Office Memorandum regarding filling up of various posts in Academic Discipline in IIIDEM- proposal for composite method of selection-regarding

    F. No. 590/IIIDEM/Academic Affairs/ Centre Head/2020  
    05th July 2021
     
    OFFICE MEMORANDUM 
    IIIDEM has been established by the Election Commission of India inter alia to train, prepare and equip election officials and other stake holders for delivery of free, fair and credible and error free elections. It also aims at sensitization, motivation and preparation of the machinery as well as the stake holders of the international democratic community and helping them in overcoming shortcomings and challenges of election management. IIIDEM invites applications for the following posts on contract basis from willing and eligible candidates in the Universities, Institutions & Organisations under the administrative control of the State Governments & Statutory Organisations, Universities, Research Institutions having recognition from University Grant Commission & also from deemed Universities & Institutions of Eminence: - 
    Sl.
    No.
    Name of the Post
    No. of Posts
    Equivalent rank under the UGC Guidelines
    Scale of Pay
    1.
    Dean-School of Election Management and Technology
    1
    Professor
    Level 14 Rs.1,44,200- 2,18,200
    2.
    Faculty/ Assistant Professor General Management
    1
    Assistant Professor
    Level 12
    Rs. 79,800- 2,11,500
    3.
    Faculty/ Assistant Professor Election Management
    1
    Assistant Professor
    Level 12
    Rs. 79,800-2,11,500
    4.
    Dean – School of Electoral Law
    1
    Professor
    Level 14
    Rs.1,44,200-2,18,200
    5.
    Faculty/ Assistant Professor Electoral Law
    1
    Assistant Professor
    Level 12
    Rs. 79,800-2,11,500
    6.
    Head- Research and Innovation
    1
    Associate Professor
    Level 13 A
    Rs. 1,31,400-2,17,100
     
    1.    The broad terms of reference are on the following lines: - 
    a)   Composite method of selection
    The process for selection on deputation basis and also on contract basis shall continue simultaneously. In case applications are received from eligible candidates for selection on deputation basis & suitable candidates are found for appointment on deputation basis, even after issuance of advertisement for appointment on contract basis, there will be no scope for consideration of candidature of any candidate for appointment on contact basis. It is only under those circumstances where under no suitable candidate is available for appointment on deputation basis that appointments on contract basis will be considered. The terms and conditions explained in succeeding sub-paras are relevant only for appointments on contract basis.  
    b)    Remuneration
    Selected candidates will be eligible to draw their allowances in the scale of pay attached to the posts, as per usual terms and conditions.  
    c)    Qualification & Experience
    The conditions of eligibility i.e. qualifications & experience for various posts will be in terms of UGC Notification 18th July 2018, in addition, condition of minimum qualifying service, for appointment at different levels in the pay matrix in terms of 7th CPC shall be followed. 
    d)   Field of selection   
    Application for appointment on deputation basis from the candidates in the zone of eligibility as specified in OM no. 590/IIIDEM/Academic Affairs/Centre Head/2020 dated 26th March 2020 are to be considered upto 31st August, 2021. The candidates who have already applied for selection on deputation basis and those who are eligible for consideration for appointment on deputation basis in terms of the said circular, shall not be considered for appointment on contract basis.  
    e)    Maximum Age limit for eligibility
    40 years for the post of Assistant Professor & 65 years for all other categories. 
    f)    No right or claim for appointment on regular basis
    The arrangements of contractual assignments will be purely by way of ad-interim arrangements. The service rendered on contract basis will not be reckoned in any manner for the purpose of consideration of candidature for regular appointment, consequent upon finalization of the conditions of service.  
    3.  The engagement will be for a period of 1 year, extendable upto a total period of 3 years on the basis of review of conduct and performance etc. The pay & allowances and other Terms & Conditions of the persons selected for such assignment on contract basis shall be regulated in terms of extant guidelines issued by the University Grants Commission (UGC) and Department of Personnel & Training (DoP&T) from time to time, as may be decided by the Commission, keeping in view the exigencies of Public service.
    4.   The details like general conditions, eligibility criteria and pro forma of application form etc. is attached (Annexures A to F).
    5.   Willing and eligible candidates may send their application in the prescribed pro forma, through proper channel along with copies of the ACRs/ APARs, at least for a period of 05 years, for the period ending on 31.12.18/31.03.19 [Duly attested], cadre and vigilance clearance (wherever applicable) to the undersigned on or before 31st August, 2021.
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  11. Tender for providing catering services at IIIDEM

    Tender for empanelment for providing catering services at IIIDEM Campus, Dwarka, Sector-13, New Delhi
    India International Institute of Democracy and Election Management
    Election Commission of India
    Plot-I, Sector -13, Dwarka
    New Delhi-110078

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  12. Tender for supply of 98 laptops to the Election Commission of India-reg.

    No.485/Laptop/2/2021/IT-1
    Dated: 24.06.2021
    NOTICE INVITING TENDER
                Sealed tenders are invited on behalf of Election Commission of India for supply of 98 laptops from the authorized dealers on L1 basis. The rates shall be quoted in prescribed format enclosed with the tender notice.
    2.  The interested agencies are advised to quote their rates in sealed envelopes super scribing “Tender for supply of 98 laptops to the Election Commission of India”.
    3.   The interested dealers/firms may submit the tender documents complete in all respects along with other requisite documents by 12.07.2021 before 2.30 PM to the Section Officer (IT-1 Section), Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001.  The sealed tender can also be submitted in the R & I Section located at the ground floor of the Nirvachan Sadan building. Late/delayed tender shall not be accepted after due date and time of submission of tender. The Election Commission of India will not be responsible for the postal loss/delay.
    4.   Bidders shall have to deposit Rs.1,00,000/- (Rupees one lakh only) as EMD in the form of Demand Draft in the name of “Pay and Accounts Officer, Election Commission of India, Ashoka Road, New Delhi” on or before bid submission closing date and time and submit before the Section Officer, IT-1 Section, Election Commission of India, Room no. 509, 5th Floor, Nirvachan Sadan, Ashoka Road, New Delhi -110001.
    5.   The Tender shall be opened on the scheduled date and time on 12.07.2021 at 3.30 PM in Room No. 207, Nirvachan Sadan, Ashoka Road, New Delhi, by the Committee appointed for the purpose by the Commission in the presence of the representatives of the tenderers, if any, who wish to be present on the spot at that time. The evaluation will be on total price quoted for all laptops (Annexure-A) on L1 basis meeting the criterion.
    6.  Election Commission of India reserves the right to accept or reject in part or in full any or all the tenders at any stage without assigning any reason thereof.
    7.  On award of contract, successful bidder has to deposit 5% of the value of total contract. This may be in form of Bank Draft/Cheque of any Nationalised bank.
    8.  The supply of laptops to be done within 15 days of the receipt of the Purchase order as per Annexure-A.  If the firm fails to supply the laptops within the prescribed time as per specification and rate approved, it would be liable to face the penalty as imposed by the competent authority. Laptops of Lenovo/Dell/HP brand shall be accepted and rest shall be summarily rejected. Firm has to produce Manufacturing Authorisation Form (MAF) of the respective OEM. Firm shall also be liable for any issue arising out of supply of defected laptops. Also, defected laptops shall be instantly replaced with new working laptops.
    9.  The supply of laptops are to be done in all respect as per Annexure-A.  The tenderers can submit the bid either directly or through their authorized representative. In case, the tender is submitted by the authorized representative of the tenderer, then the tender shall be signed and submitted by authorized representative under legal power of attorney from the tenderer.
    10. The cost of tender is ‘NIL’.  The tender documents are non-transferable.
    11.  In case of any dispute, the decision of the Election Commission of India will be final and binding.
    12.  The payment will be released by Public Financial Management System on production of original bill only after completion of the work.
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  13. आई टी मदों की वार्षिक अनुरक्षण सेवा उपलब्ध कराने के लिए निविदा संबंधी वित्तीय बोली खोलना-तत्संबंधी। 

    सं. 485/कम्‍प/11/एएमसी निविदा/2021                                  
    दिनांक: 01.06.2021
     
    सेवा में
    तकनीकी रूप से अर्हक सभी बोलीदाताओं ने आई टी मदों की वार्षिक अनुरक्षण सेवा उपलब्ध कराने के लिए निविदा में भाग लिया। 
    विषय: आई टी मदों की वार्षिक अनुरक्षण सेवा उपलब्ध कराने के लिए निविदा संबंधी वित्तीय बोली खोलना-तत्संबंधी। 
    महोदय,
          उपर्युक्त विषय पर आयोग के दिनांक 18.03.2021 की निविदा सं. 485/एएमसी/2021/आईटी-ओएण्डएम के संदर्भ में, मुझे यह कहने का निदेश हुआ है कि आई टी मदों के लिए वार्षिक अनुरक्षण सेवा उपलब्ध कराने हेतु निविदा से संबंधित तकनीकी रूप से अर्हक बोलीदाताओं (मैसर्स ओ. ए. कॉम्पसर्व प्राइवेट लिमिटेड, मैसर्स कॉरपोरेट इंफोटेक प्राइवेट लिमिटेड और मैसर्स कार्वी इनोटेक लिमिटेड अर्हक हैं) की वित्तीय बोलियों को निर्धारित तिथि एवं समय पर दिनांक 02.06.2021 को अपराह्न 03.00 बजे कमरा सं. 602 ए, निर्वाचन सदन, अशोक रोड, नई दिल्ली में खोला जाएगा।

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  14. Tender for supply of cartridges to the Election Commission of India -reg.

    No.485/Cartridge/2020/IT-I 
    Dated: 28th May, 2021
    NOTICE INVITING TENDER
                Sealed tenders are invited on behalf of Election Commission of India for supply of OEM/Consumable Cartridges for different types of printers from the authorized dealers on L1 basis.  The rates shall be quoted in prescribed format enclosed with the tender notice.
    2.   The interested agencies are advised to quote their rates in sealed envelopes super scribing “Tender for supply of cartridges to the Election Commission of India”.
    3.   The interested dealers/firms may submit the tender documents complete in all respects along with other requisite documents by 04.06.2021 before 1.00 PM to the Section Officer (IT-I Section), Election Commission of India, NirvachanSadan, Ashoka Road, New Delhi-110001.  The sealed tender can also be submitted in the R & I Section located at the ground floor of the Nirvachan Sadan building.  Late/delayed tender shall not be accepted after due date and time of submission of tender.  The Election Commission of India will not be responsible for the postal loss/delay.
    4.  Bidders shall have to deposit Rs.1,50,000/- (Rupees one lakh and fifty thousand only) as EMD in the form of Demand Draft in the name of “Pay and Accounts Officer, Election Commission of India, Ashoka Road, New Delhi”on or before bid submission closing date and time and submit before the Section Officer, IT-I Section, Election Commission of India, Room no. 509, 5th Floor, Nirvachan Sadan, Ashoka Road, New Delhi -110001.
    5.   The Tender shall be opened on the scheduled date and time on 04.06.2021 at 2.30 PM in Room No.207, Nirvachan Sadan, Ashoka Road, New Delhi, by the Committee appointed for the purpose by the Commission in the presence of the representatives of the tenders, if any, who wish to be present on the spot at that time. The evaluation will be on total price quoted for all the cartridges (Annexure-A) on L1 basis meeting the criterion.
    6.   Election Commission of India reserves the right to accept or reject in part or in full any or all the tenders at any stage without assigning any reason thereof.
    7.   The supply of cartridges to be done within 05 days of the receipt of the Purchase order as per Annexure-A.  If the firm fails to supply the cartridges within the prescribed time as per specification and rate approved, it would be liable to face the penalty as imposed by the competent authority. Only OEM cartridges shall be accepted and rest such as compatible, remanufactured, refill, etc. shall be summarily rejected. Firm shall also be liable for any issue arising out of supply of defected cartridges. Also, defected cartridges shall be instantly replaced with working/new OEM cartridge.
    8.  The supply of cartridges is to be done in all respect as per Annexure-A.  The tenderers can submit the bid either directly or through their authorized representative.  In case, the tender is submitted by the authorized representative of the tenderer, then the tender shall be signed and submitted by authorized representative under legal power of attorney from the tenderer.
    9.   The cost of tender is ‘NIL’.  The tender documents are not transferable.
    10.   In case of any dispute, the decision of the Election Commission of India will be final and binding.
    11.  The payment will be released by Public Financial Management System on production of original bill only after completion of the work.

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  15. टी. एन. शेषन चेयर के लिए प्रोफेसर के पद को भरने के संबंध में दिनांक 23.02.2021 के समसंख्यक कार्यालय ज्ञापन के क्रम में

    फा.सं. 590/आईआईआईडीईएम/शैक्षणिक मामले/टीएनशेषन चेयर/2019 
    दिनांक: 30.04.2021
     
    कार्यालय ज्ञापन 
    यह टी. एन. शेषन चेयर के लिए प्रोफेसर के पद को भरने के संबंध में दिनांक 23.02.2021 के समसंख्यक कार्यालय ज्ञापन के क्रम में है।  
    2.    भारत निर्वाचन आयोग (ईसीआई) ने भारत अंतर्राष्ट्रीय लोकतंत्र एवं निर्वाचन प्रबंधन संस्थान (आईआईआईडीईएम), द्वारका, नई दिल्ली में टी. एन. शेषन चेयर के लिए प्रोफेसर के एक पद को भरने का प्रस्ताव रखा है। यह नियुक्ति प्रतिनियुक्ति आधार पर, शैक्षणिक स्तर 14 में होगी। 
    3.    अन्य विवरण जैसे सामान्य शर्तें, अर्हता मानदंड और आवेदन पत्र का प्रोफॉर्मा आदि आयोग की वेबसाइट www.eci.gov.in पर टैब 'निविदा और रिक्तियां' के तहत और एआईसीटीई की वेबसाइट www.aicte-india.org पर टैब बुलेटिन > विज्ञापन के अंतर्गत उपलब्ध है। 
    4.    आवेदन जमा करने की अंतिम तिथि 30.07.2021 (शुक्रवार) तक बढ़ा दी गई है। अन्य सभी निबंधन एवं शर्तें अपरिवर्तित रहेंगे। 
    5.    पात्रता के क्षेत्र से बाहर किसी अभ्यर्थी से प्राप्त आवेदन को स्वीकार नहीं किया जाएगा।

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  16. Office Memorandum regarding extension of last date for receipt of applications for filling up of various posts in IIIDEM-regarding

    F. No. 590/IIIDEM/Academic Affairs/CentreHead/2020 Dated  30.04.2021
     
    OFFICE MEMORANDUM
    It is in continuation of Office Memorandum of even number dated 23.02.2020 regarding filling up of the following posts in IIIDEM, ECI on deputation basis: -
    Sl.
    No.
    Name of the Post
    No. of Posts
    Equivalent rank under the UGC Guidelines
    Scale of Pay
    1.
    Dean-School of Election Management and Technology
    1
    Professor
    Level 14 Rs.1,44,200- 2,18,200
    2.
    Faculty/ Assistant Professor General Management
    1
    Assistant Professor
    Level 12 Rs. 79,800  - 2,11,500
    3.
    Faculty/ Assistant Professor Election Management
    1
    Assistant Professor
    Level 12 Rs. 79,800 - 2,11,500
    4.
    Dean – School of Electoral Law
    1
    Professor
    Level 14 Rs.1,44,200- 2,18,200
    5.
    Faculty/ Assistant Professor Electoral Law
    1
    Assistant Professor
    Level 12 Rs. 79,800 - 2,11,500
    6.
    Head- Research and Innovation
    1
    Associate Professor
    Level 13 A Rs. 1,31,400- 2,17,100
     2.           The last date for submission of applications is further extended upto 30.07.2021 (Friday). All other terms and conditions remain unchanged. 
    3.               Applications received directly from the candidates, without supporting documents as specified in the circular or from the organisations and universities etc. outside the zone of eligibility, are liable to be summarily rejected.

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  17. Corrigendum for Tender for Hiring of Vehicles in IIIDEM

    No. 590/IIIDEM/Vehicle Tender/2021/Trg-1
    Dated: 24th April 2021
    Corrigendum on Tender Notice No. 590/IIIDEM/Vehicle Tender/2021/Trg-l: Dated 22nd April 2021.
    In the NIT with respect to the above invition under "SPECIAL TERMS AND CONDITIONS" clauses at page 14, after para 17; additional para read as para 18."Bidders shall be ordinary residents of Delhi city proper, and preference shall be given to those service vendors(s) whose location lies within West Delhi and South Delhi" shall be followed.
    All other terms and conditions of the Tender remain unchanged.

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  18. Tender for hiring of vehicles in IIIDEM, ECI

    No. 590/IIIDEM/Vehicle Tender/2021/Trg-1
    Dated : 22nd April, 2021
     
    NOTICE FOR INVITING TENDER (NIT)
    Election Commission of India (ECI), is an independent constitutional authority created under Article 324 of the Indian Constitution. It superintends, directs and controls the preparation and revision of electoral rolls for, and conduct of, all elections of Indian Parliament and State Legislatures, and of elections to the offices of President and Vice President of India. 
    The India International Institute of Democracy and Election Management (IIIDEM) is an initiative of the ECI. ECI’s vision is to develop IIIDEM as an advanced resource center of learning, research, training and extension of participatory democracy and election management. The IIIDEM operates from its Campus located in Sector 13, Dwarka New Delhi. IIIDEM conducts training programs for international and domestic participants. 
    IIIDEM invites bids from authorized service providers having more than 15 commercial vehicles owned/ under lease agreement. 
    Interested & eligible agencies may submit their bids in accordance with the instruction given in the bid document.  The detailed schedule is as under:  
    S No.
    Description
    Date and Time (IST)
    1
    Proposed date of Release of Advertisement in Election Commission of India website -  www.eci.gov.in
    22nd April, 2021
    2
    Pre-Bid meeting
    05th May, 2021- 11:00 AM
    3
    Last Date of Submission of Bid
    13th May, 2021- 11:00 AM
    4
    Technical Bid Opening
    17th May, 2021 at 3:00 PM
    5
    Financial Bid Opening
    24th May, 2021 at 3:00 PM

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  19. निविदा सूचना नं. 485/एएमसी/2021/आईटी-ओएण्डएम दिनांक 18.03.2021 के लिए शुद्धिपत्र

    सं. 485/कॉम्प/11/एएमसी-निविदा/2021(शुद्धिपत्र)
    दिनांकः 06.04.2021
     
    निविदा सूचना नं. 485/एएमसी/2021/आईटी-ओएण्डएम दिनांक 18.03.2021 के लिए शुद्धिपत्र
          निविदा के पृष्ठ सं. 26 पर "परिशिष्ट- V: जांचसूची" की क्रम संख्या 8 में उल्लिखित "50,000/- रुपए की धरोहर जमा राशि" को रुपए "1,00,000/- की धरोहर जमा राशि" के रूप में पढ़ा जाएगा। निविदा के पृष्ठ सं. 26 पर "परिशिष्ट-V: जांचसूची" के क्रम सं. 11 पर उल्लिखित " 5 करोड़ रुपए से अधिक की वार्षिक टर्नओवर" को " 2.5 करोड़ रुपए से अधिक की वार्षिक टर्नओवर" के रूप में पढ़ा जाएगा।
          निविदा के अन्य सभी निबंधन एवं शर्तें अपरिवर्तित रहेंगी।

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  20. Notice Inviting Tender for Annual Maintenance Service of IT items - reg.

    No.485/AMC/2021/IT-O&M 
    Dated:18.03.2021
     
    NOTICE INVITING TENDER
    The Election Commission of India invites tenders from prospective bidders having an experience of maintenance of Local Area Network (LAN), Video Conferencing Systems, Switch, Computers, Laptops, Printers, Scanners etc. including experiences in providing manpower services (engineer/mechanic)for IT Systems and networking. Bidders shall have annual turnover of minimum Rs.2.5 Crore from its AMC of IT assets operation & providing IT manpower, during each of the last three financial years.
    Tender No.
    No.485/AMC/2021/IT-O& M
    Date and time of issue/publishing
    18.03.2021
    Document Download start date
    18.03.2021
    Bid Submission start date
    18.03.2021
    Bid Submission last date & time
    07.04.2021 at 2:00 pm
    Date & Time of opening of technical bid
    07.04.2021 by 3:30 pm
    Place of opening of technical bid
    Election Commission of India
    Date of opening of financial bid
    To be intimated later
    Cost of tender document
    Free
    EMD
    Rs.1,00,000/-
    Performance Security
    10% of the value of comprehensive AMC contract is furnished by successful bidder on award of contract
    Type of Bid
    Two Bid System
     
    2.          Scope of Work, Eligibility and qualification criteria and terms and conditions of the contract is available in Annexure A to E. The forms are available at Appendix-I to IV.
    3.      Bidders shall have to deposit Rs.1,00,000/- (Rupees One Lakh only) as EMD in the form of Demand Draft in the name of PAO, Election Commission of India on or before bid submission closing date and time and submit before the Section Officer, IT Division, Election Commission of India, Room no. 509, 5th Floor, Nirvachan Sadan, Ashoka Road, New Delhi -110001.
    4.     The rates quoted should be exclusive of taxes and no discount free service/offers should be there in the rates. The AMC/tender is not transferable and financial bids of only those firms/companies will be opened who qualify in the technical bid.
    5.       If successful bidder (L-1) withdraws his bid after opening of the bid, during the period of bid validity specified by the bidder, then his bid security shall be forfeited, and necessary action may be taken as per provision. Further, in such case, AMC may be awarded to next successful bidder (i.e. L-2) and so on, at the rate of L-1 bid, subject to their acceptance of L-1 rate.
    6.     The Election Commission of India reserves the right to accept or reject any or all the tenders or amend/withdraw any of the terms and conditions contained in the Tender Document, without assigning any reason.
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  21. Tender for supply of Software to the Election Commission of India

    No.485/Laptop/2020/lT-O&M
    Dated 11 th March, 2021
    NOTICE INVITING TENDER
    Sealed tenders are invited on behalf of Election Commission of India for purchase of fifteen licenses of MS office 2019 - Standard (SNGLOLPNL- Perpetual-Win10/Mac) from the authorized dealers on L1 basis. The rates shall be quoted in prescribed format enclosed with the tender notice.
    The interested agencies are advised to quote their rates in sealed envelopes super scribing "Tender for supply of software to the Election Commission of India".
    Bidders shall have to deposit Rs. 15,000/- (Rupees fifteen thousand only) as EMD in the form of Demand Draft/Cheque in the name of "Pay and Accounts Officer, Election Commission of India, Ashoka Road, New Delhi" on or before bid submission closing date and time and submit before the Section Officer, IT Division, Election Commission of India, Room no. 509, 5th Floor, NirvachanSadan, Ashoka Road, New Delhi -110001.
    The interested dealers/firms may submit the tender documents complete in all respects along with other requisite documents by 25.03.2021 before 2.00 PM to the Section Officer (IT (O&M) Section), Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001. The sealed tender can also be submitted in the R & I Section located at the ground floor of the Nirvachan Sadan building. Late/delayed tender shall not be accepted after due date and time of submission of tender. The Election Commission of India will not be responsible for the postal loss/delay.
    The Tender shall be opened on the scheduled date and time on 26.03.2021 at 12.30 PM onwards in Room No 509, Nirvachan Sadan, Ashoka Road, New Delhi, by the Committee appointed for the purpose by the Commission in the presence of the representatives of the tenderes, if any, who wish to be present on the spot at that time. The evaluation will be on total price quoted for all items (Annexure-A) on Ll basis meeting the criterion.
    Election Commission of India reserves the right to accept or reject in part or in full any or all the tenders at any stage without assigning any reason thereof.
    The supply of software (MS Office) to be done within 05 days of the receipt of the Purchase Order as per Annexure-A. If the firm fails to supply the said items within the prescribed time as per specification and rate approved, it would be liable to face the penalty as imposed by the competent authority.
    The supply of software  (MS Office) is to be done in all respect as per Annexure-A. The tenderers can submit the bid either directly or through their authorized representative. In case, the tender is submitted by the authorized representative of the tenderer, then the tender shall be signed and submitted by authorized representative under legal power of attorney from the tenderer.
    The cost of tender is 'NIL'. The tender documents are not transferable.
    In case of any dispute, the decision of the Election Commission of India will be final and binding.
    The payment will be released by PFMS (Public Financial Management System) on production of original bill only after completion of the work.

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  22. आईआईआईडीईएम में विभिन्न पदों को भरने के लिए आवेदन प्राप्त करने की अंतिम तिथि बढ़ाने के संबंध में कार्यालय ज्ञापन-तत्संबंधी

    फा.सं. 590/आईआईआईडीईएम/शैक्षणिक मामले/केंद्र प्रमुख/2020
    दिनांक: 23.02.2021
     
    कार्यालय ज्ञापन     
          यह भारत अंतर्राष्ट्रीय लोकतंत्र एवं निर्वाचन प्रबंधन संस्थान (आईआईआईडीईएम),  भारत निर्वाचन आयोग (ईसीआई) में प्रतिनियुक्ति के आधार पर निम्नलिखित पदों को भरने के संबंध में दिनांक 15.12.2020 के समसंख्यक कार्यालय ज्ञापन के क्रम में है:- 
    क्रम सं.
    पद का नाम
    पदों की संख्या
    यूजीसी के दिशानिर्देशों के तहत समकक्ष रैंक
    वेतन-मान
    1.
    संकायाध्यक्ष-स्कूल ऑफ इलेक्शन मैंनेजमेंट एंड टेक्नॉलजी
    1
    प्रोफेसर
    लेवल 14
    1,44,200-2,18,200 रु.
    2.
    संकाय सदस्य (फैकल्टी)/सहायक प्रोफेसर महाप्रबंधन   (जनरल मैंनेजमेंट)
    1
    सहायक प्रोफेसर
    लेवल 12-
    79,800-2,11,500 रु.
    3.
    संकाय सदस्य (फैकल्टी)/सहायक प्रोफेसर निर्वाचन प्रबंधन
    1
    सहायक प्रोफेसर
    लेवल 12-
    79,800-2,11,500 रु.
    4.
    संकायाध्यक्ष-स्कूल ऑफ इलेक्टोरल लॉ
    1
    प्रोफेसर
    लेवल 14
    1,44,200-2,18,200 रु.
    5.
    संकाय सदस्य (फैकल्टी)/सहायक प्रोफेसर इलेक्टोरल लॉ
    1
    सहायक प्रोफेसर
    लेवल 12-
    79,800-2,11,500 रु.
    6.
    प्रमुख-अनुसंधान एवं नवोन्मेष
    1
    सहायक प्रोफेसर
    लेवल 13 क
    1,31,400-2,17,100 रु.
    2.    आवेदन जमा करने की अंतिम तिथि 30.04.2021 (शुक्रवार) तक और बढ़ा दी गई है। अन्य सभी निबंधन एवं शर्तें अपरिवर्तित रहेंगे। 
    3.    परिपत्र में यथाविनिर्दिष्ट सहायक दस्तावेजों के बगैर और पात्रता के क्षेत्र से बाहर आने वाले संगठनों और विश्वविद्यालयों आदि के अभ्यर्थियों से सीधे प्राप्त किए गए आवेदनों को तत्काल निरस्त कर दिया जाएगा।

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  23. आईआईआईडीईएम, भारत निर्वाचन आयोग में टी. एन. शेषन चेयर के लिए प्रोफेसर के पद हेतु आवेदन प्राप्त करने की अंतिम तिथि बढ़ाने के संबंध में कार्यालय ज्ञापन-तत्संबंधी

    फा.सं. 590/आईआईआईडीईएम/शैक्षणिक मामले/टीएनशेषन चेयर/2019  
    दिनांक: 23.02.2021
     
    कार्यालय ज्ञापन 
    यह टी. एन. शेषन चेयर के लिए प्रोफेसर के पद को भरने के संबंध में दिनांक 06.11.2020 के समसंख्यक कार्यालय ज्ञापन के क्रम में है।  
    2.    भारत निर्वाचन आयोग (ईसीआई) ने भारत अंतर्राष्ट्रीय लोकतंत्र एवं निर्वाचन प्रबंधन संस्थान (आईआईआईडीईएम), द्वारका, नई दिल्ली में टी. एन. शेषन चेयर के लिए प्रोफेसर के एक पद को भरने का प्रस्ताव रखा है। यह नियुक्ति प्रतिनियुक्ति आधार पर, शैक्षणिक स्तर 14 में होगी। 
    3.    अन्य विवरण जैसे सामान्य शर्तें, अर्हता मानदंड और आवेदन पत्र का प्रोफॉर्मा आदि आयोग की वेबसाइट www.eci.gov.in पर टैब 'निविदा और रिक्तियां' के तहत और एआईसीटीई की वेबसाइट www.aicte-india.org पर टैब बुलेटिन > विज्ञापन के अंतर्गत उपलब्ध है। 
    4.    आवेदन जमा करने की अंतिम तिथि 30.04.2021 (शुक्रवार) तक बढ़ा दी गई है। अन्य सभी निबंधन एवं शर्तें अपरिवर्तित रहेंगे। 
    5.    पात्रता के क्षेत्र से बाहर किसी अभ्यर्थी से प्राप्त आवेदन को स्वीकार नहीं किया जाएगा। 

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  24. Outsourcing of photocopying work, set making, spiral binding etc.

    No.203/photocopier/ECI/FUNC/ADMN/S&P/2020
    Dated:  22.02.2021
    Tender Notice
     Subject:  Outsourcing of photocopying work, set making, spiral binding etc.
                   Sealed quotations are invited from reputed and financially sound firms for photocopying, set making and spiral binding of various documents, reports, books etc. on outsourcing basis in the Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi initially for a period of one year from the date of award of contract on the terms and conditions enumerated in the following paragraphs. The tender document can be obtained from the Section officer (Store & Purchase Section), Room No 302, 3rd Floor, Nirvachan Sadan, Ashoka Road, New Delhi on any working day during office hours. The tender document can also be downloaded from the Election Commission of India website: www.eci.gov.in.
    All rates shall be quoted strictly in the prescribed format (i.e. Annexure ‘A”, Commercial bid) enclosed with the tender notice.
    1.     Important Instructions to the Tenderers
    (i) The tender has been invited under two bid system i.e. Technical Bid and Commercial Bid. The interested agencies are advised to submit two separate sealed envelopes super scribing “Technical Bid for outsourcing of photocopying work, set making and spiral binding etc.to Election Commission of India” and “Commercial bid for outsourcing of photocopying work, set making and spiral binding etc.to Election Commission of India”. Both sealed envelopes should be kept in a third sealed envelope super scribing “Tender bid for outsourcing of photocopying, set making and spiral binding etc.
    (ii) The interested dealers/firm may submit the tender document complete in all respects along with other requisite documents by 15.03.2021 at 3.00 PM to the Under Secretary (General Administration), Election Commission of India, Nirvachan Sadan, Ashoka Road, New Delhi-110001. The sealed tenders can also be submitted in the R & I Section located at the ground floor of the Nirvachan Sadan building. Late/delayed tender shall not be accepted after due date and time of submission of tender.  The Election Commission of India will not be responsible for the postal loss/delay.
    (iv) The conditional bids shall not be considered and will be out rightly rejected in very first instance.
    (v) All the pages of tender documents should be signed and properly numbered and total number of pages must be indicated on the forwarding letter. The forwarding letter should be on the firm’s official letter head.
    (vi) The Technical bids shall be opened on the scheduled date and time on 15.03.2021 at 4 pm in Room No. 303, Nirvachan Sadan, Ashoka Road, New Delhi, by the Committee appointed for the purpose by the Commission in the presence of the representatives of the tenderers, if any, who wish to be present on the spot at that time.
     (vii) The Commercial Bid of only those tenderers will be opened whose Technical bids are found in order. The date for opening of Commercial bids shall be intimated separately.  The Committee appointed for the purpose by the Commission in the presence of those tenderers who may choose to be present shall open the Commercial bids.
    (Viii) Successful bidder shall be required to furnish Performance Security of Rs. 30,000/-(Rupees Thirty thousand only) in form of FDR or Bank Guarantee duly hypothecated in favour of “PAO, Election Commission of India”, within a week after the award of contract.
    (ix) It may specifically be noted that the quotations having unrealistic, impractical and non-serious prices i.e “Free or complementary” just for the sake of vitiating the whole tender process and for grabbing the contract are liable to be rejected out rightly.
    (x) Election Commission of India reserves the right to accept or reject in part or in full any or all the tenders at any stage without assigning any reason thereof.  In case, the tender is submitted by the authorized representative of the tenderer, then the tender shall be signed and submitted by authorized representative under legal power of attorney from the tenderer.
    (xi) The cost of tender is NIL.  The tender documents are not transferable.
    (xii) The undersigned shall be the accepting officer and herein after referred to as such for the purpose of this contract.
    2.    Eligibility Conditions:
            The firms shall furnish the following documents with the Technical Bid failing which the bid will be summarily rejected:
    (i)  Poof of GST Number (copy of latest challans should be enclosed.)
    (ii)  Copy of PAN card number.
    (iii)   Copy of Income Tax returns for the last three preceding financial years.
    (iv)  Minimum Annual Turnover required in at least one of three preceding financial years shall be Rs.10 lakhs. Proof of annual turnover shall be submitted in form of audited balance sheet of last three preceding financial years.
    (v)   An undertaking to the effect that firm had not be blacklisted/terminated & debarred by any Govt./semi Govt. organization.
    (vi)  Details of past experience of providing similar services in Ministries/Departments/PSUs during the last five years should be attached.
    (vii)  Certificate for providing satisfactory photocopying and spiral binding services amounting to Minimum of Rs.5 lakhs and above or two works of Rs.2.5 lakh or above during last three years should be attached.
    (viii) The earnest money deposit (EMD) of Rs. 15,000/-(Rs.Fifteen thousand only) through a demand draft in favour of PAO, Election Commission of India, New Delhi.
    NOTE:  If any of the details submitted by bidder are found to be incorrect/false then the firm will be blacklisted with the name of the proprietor with wide circulation
    3.    General conditions.
    (i)  The firm is required to provide 2 new heavy duty photocopier machines of latest models with duplex facilities, sorting, collating and binding facility, having minimum speed of 55 copies per minute (along with purchase invoice of these machines) and heavy duty spiral binding machine. The firm may require to install more machines if required so by the Election Commission within the premises of Election Commission.
    (ii)   The firm should depute two experienced operators cum engineers and they should report to the Section Officer (Store & Purchase Section) from 9.00 AM to 6.00 PM on all working days, For Saturday/Sunday/Closed holidays, services may be required on demand. However, this is subject to change without prior notice at the convenience of the Election Commission. During the heightened activities, the firm shall have to provide services beyond the prescribed timings, as and when required.
    (iii)  Space and Electricity will be provided by the Election Commission of India, whereas maintenance of the equipment (to ensure that these are in perfect working condition) will be the responsibility of the firm.
    (iv)  All the consumables required like toner, drum, spare parts and paper (not less than 75 GSM of any reputed brands) will be the responsibility of the firm and all material for set making/spiral binding will be provided by the firm.
    (v)  For service relating to spiral binding of documents/material, the premises of the firm can be used subject to the prior approval of the officer in-charge in the Election Commission.
    (vi) The contractual value of the contract will be paid to the firm on monthly basis on the basis of demand slip and satisfactory performance of the firm during respective period. For this purpose, the firm should submit pre-receipted bill/invoice of their claim with the requisition duly signed and stamped by the officers concerned, after the completion of every month.
    (vii) The contract will initially be awarded for a period of one year which can be extended further by two years on the same rates, terms and conditions subject to the satisfactory services by the firm.
    (viii)  The Election Commission of India has the right to terminate the contract in case of performance and the services rendered by the contractor/firm is found to be unsatisfactory, by giving a notice of 7 days.
    (ix)  EMD of the unsuccessful tenderers will be released, without any interest, after finalization of the contract. EMD of the successful bidder will be released, without any interest, only after the firm has submitted Performance Security with the Election Commission.
    (x)  The EMD shall stand forfeited if a bidder withdraws or amends the bid/tender or in case successful bidder fails to sign or accept the contract within the stipulated period.  No interest will be payable on this amount.  The EMD shall also stand forfeited in the event of premature withdrawal of the tender(s) by any of the tenderes.
    (xi)  The firm shall be responsible to ensure compliance w.r.t the laid down labour laws and guidelines issued by the concerned authorities from time to time.
    (xii)  The Election Commission of India reserves the right to accept or reject any tender, in whole or in part thereof, without assigning/specifying any reason thereof.
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  25. Tender for disposal of daily floor sweeping materials/old newspapers/magazines and waste papers etc.

    Tender for disposal of daily floor sweeping materials/old newspapers/magazines and waste papers etc.
     

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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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