मतदाता हेल्पलाइन ऐप (एंड्राइड के लिए)
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Office of Profit

  

67 files

  1. Ref case 5(G) of 2017- Reference from Hon’ble Governor of MP under Article 192(2) of the Constitution- disqualification of Mr. Paras Jain and Mr. Deepak Joshi, MLA- Commission’s opinion dated 08.09.2017 and Hon’ble Governor’s Order dated 09.12.2017

    COMMISSION’S OPINION DATED 08.09.2017- REFERENCE FROM HON’BLE GOVERNOR OF MADHYA PRADESH ORDER DATED 09.12.2017- DISQUALIFICATION OF MR. PARAS JAIN AND MR. DEEPAK JOSHI, MLA
    Allegation of disqualification- for- holding office or profit- post of State Chief Commissioner and State Deputy Chairman, respectively, of Bharat Scouts and Guides Society
    Constitution of India- disqualification under Article 191(1)(a)- Held- not guilty- Bharat Scouts and Guides is not office of profit
    The Election Commission held that Bharat Scouts and Guides is a ‘voluntary, non-political and educational movement’ which is duly registered as a society under Societies Registration Act, 1860. The Government of India or Government of Madhya Pradesh has no involvement or connection with the institution or its functioning. Appointment and removal of office bearers is not in control of the government. Thus, the office bearers of Bharat Scouts and Guides are not under the government.
    Decision: Not maintainable

    43 downloads

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  2. Ref. Case No.4(P) of 2018 –Disqualification of Sh. Devender Paul Vats Member of Rajya Sabha as per article 102(1)(a) and 103(1) of the Constitution of India - Commission’s Opinion dated 22.01.2019 and Hon’ble President of India Order dated 23.02.2019

    COMMISSION’S OPINION DATED 22.01.2019- REFERENCE FROM HON’BLE PRESIDENT OF INDIA ORDER DATED 23.02.2019- DISQUALIFICATION OF LT. GENERAL DR. DEVENDER PAUL VATS (RETIRED), MLC HARYANA
    Allegation of disqualification- for lacking qualification to contest elections- office of profit- Senior Professor, Maharaja Agrasen Medical College
    Constitution of India- Article 103(1) - Held- not guilty-remedy with Petitioner was to file Election Petition
    The Election Commission held that the Returning Officer did not find any defect in the documents annexed with the Nomination Form or supplied thereafter, thus, the only remedy with the Petitioner was to move the Election Petition under Section 100 of the RPA, 1951. This was in view of the Supreme Court decision in N.P. Ponnuswami vs. Returning Officer, Namakkal [AIR 1952 SC 64].
    Decision: Not maintainable
     

    91 downloads

    Submitted

  3. Ref. Case No.6(P) of 2018 –Disqualification of Shri A. Anwhar Raajhaa, MP in Tamil Nadu for Holding ‘Office of Profit’ under Article 103 of the Constitution of India - Commission’s Opinion dated 29.11.18 and Hon’ble President Of India Order dated 07.02.19

    Reference Case No.6(P) of 2018 –Disqualification of Shri A. Anwhar Raajhaa, Member of Parliament from the Ramanathapuram Constituency in Tamil Nadu for Holding ‘Office of Profit’ under Article 103 of the Constitution of India - Commission’s Opinion dated 29.11.2018 and Hon’ble President Of India Order dated 07.02.2019.

    122 downloads

    Submitted

  4. Reference Case No.3(P) of 2016 –Shri Vibhor Anand Vs. Smt Alka Lamba and 26 others for holding ‘Office of Profit’ by occupying the office of chairperson in Rogi Kalyan Samiti - Commission’s Opinion dated 10.07.2018 and President Order dated 15.10.2018. 

    COMMISSION’S OPINION DATED 10.07.2018- REFERENCE FROM HON’BLE PRESIDENT OF INDIA ORDER DATED 15.10.2018- DISQUALIFICATION OF SMT ALKA LAMBA AND 26 OTHERS, MLA
    Allegation of disqualification- office of profit- Chairperson in Rogi Kalyan Samiti in Hospitals of Government of NCT Delhi
    Government of National Capital Territory of Delhi Act, 1991- Section 15(1)(a)- Held- not guilty- offices exempt
    The Election Commission opined that the said office falls under the exempted category as per item 14 of the Schedule of the Delhi Members of Legislative Assembly (Removal of Disqualification) Act, 1997.
    Decision: not maintainable

    50 downloads

    Submitted

  5. Ref. Case 8(G) of 2017 A petition filed by Sardar Surendra Singh, Maharashtra for disqualification of Sardar Tara Singh, MLA Under Article 192(2) of the Constitution - Commission's Opinion dated 23.07.18 & Hon'ble Governor of MP Order dated 30.10.18

    Ref. Case 8(G) of 2017 – A reference from Governor of Maharashtra Under Article 192(2) of the Constitution on a petition filed by Sardar Surendra Singh, Maharashtra for disqualification of  Sardar Tara Singh, MLA from  155-Mulund  of the State Legislative Assembly - Commission's Opinion dated 23.07.18 and Hon'ble President of India Order dated 30.10.18 

    91 downloads

    Submitted

  6. Ref. Case 9(G) of 2018- Ref. from Hon’ble Governor of MP under clause (2) of Article 192 of the Constitution- disqualification Shri Uma Shankar and Shri Deepak Joshi, MLA of MP - Commission’s opinion dated 18.10.18 and Hon’ble Governor’s dated 02.11.18

    COMMISSION’S OPINION DATED 18.10.2018- REFERENCE FROM HON’BLE GOVERNOR OF MADHYA PRADESH ORDER DATED 02.11.2018- DISQUALIFICATION OF SHRI UMA SHANKAR AND SHRI DEEPAK JOSHI, MLA
    Allegation of disqualification- for- holding office of profit- vehicle and driver facility from Barkatullah University
    Constitution of India- disqualification under Article 191(1)(a)- Held- not guilty- no document showing Respondents held any office of profit under the government.
    The Election Commission held that the Complainant neither alleged nor provided any document to show that the Respondents held any office of profit under the government which could be termed as office of profit. Further, the office of Minister is not covered by the disqualification provided for holding office of profit and illegal provision of facility, if any, does not fall under the purview of Article 192.
    Decision: Not maintainable

    60 downloads

    Submitted

  7. Reference Case No.5 of 2015 – Reference from the President of India under section 15(4) of the Government of National Capital Territory of Delhi Act, 1991

    Reference Case No.5 of 2015 – Reference from the President of India under section 15(4) of the Government of National Capital Territory of Delhi Act, 1991
     

    18 downloads

    Submitted

  8. Ref. Case No. 1(G) of 2017- Reference from Hon’ble Governor of Maharashtra under Article 192(2) of the Constitution- disqualification of Shri Uday Samant, MLA- Commission’s opinion dated 16.05.2018 and Hon’ble Governor’s order dated 28.06.2018

    COMMISSION’S OPINION DATED 16.05.2018- REFERENCE FROM HON’BLE GOVERNOR OF MAHARASHTRA ORDER DATED 28.06.2018- DISQUALIFICATION OF SHRI UDAY SAMANT, MLA
    Allegation of disqualification-in view of Order passed in Civil Suit No 260/2007 in Court of Joint Civil Judge, Senior Division, Ratnagiri –misuse of government funds- misuse of position as Chairman, Employment Guarantee Scheme (EGS) and MLA of executing unsanctioned work
    Constitution of India- Article 191(1)- Held- not guilty- grounds on disqualification is sought are not under Article 191(1)
    The Election Commission held that the grounds on which disqualification of the Respondent was sought does not fall under any of the grounds mentioned under Article 191(1) or any of the grounds in RPA, 1951.

    24 downloads

    Submitted

  9. Reference Case No.5 of 2015 - Reference from the President of India under Section 15(4) of the Government of National Capital Territory of delhi Act, 1991

    Reference Case No.5 of 2015 - Reference from the President of India under Section 15(4) of the Government of National Capital Territory of delhi Act, 1991
     

    11 downloads

    Submitted

  10. Ref case No. 1(G) of 2018- A reference from Governor of  Sikkim under Article 192(2) of the Constitution- disqualification of 14 MLAs- Commission’s  opinion dated 18.04.2018 & 20.07.18 and Hon’ble Governor’s of Sikkim Order dated 25.04.2018 & 06.08.2018

    COMMISSION’S OPINION DATED 18.04.2018 & 20.07.2018- REFERENCE FROM HON’BLE GOVERNOR OF SIKKIM ORDER DATED 25.04.2018 & 06.08.2018- DISQUALIFICATION OF 14 MEMBERS, MLA
    Allegation of disqualification- for holding office of profit- Parliamentary Secretaries, Chairman Public Accounts Committee, Chairperson Estimates Committee & Chief Whip
    Constitution of India- Article 191(1)- Held- not guilty- exempted offices
     The Election Commission vide Opinion dated 18.04.2018 held that the office of Parliamentary Secretary is exempted by Sikkim Legislative Assembly (Removal of Disqualification) Amendment Act, 2006. Further, office of Chairman, Public Accounts Committee & Chairperson, Estimates Committee are not offices of profit as the government has no power of appointment/removal.
    The Election Commission of India vide Opinion dated 20.07.2018 held that the office of Chief Whip does not constitute ‘office of profit’ as the same has been exempted by Sikkim Legislative Assembly (Removal of Disqualification) Amendment Act, 1996.
    Decision: not maintainable

    35 downloads

    Submitted

  11. Reference case No. 5 of 2013 - Shri John Fernandes of Novangully, Verca, Salcete, Goa alleging disqualification of Shri Caetano R. Silva, MLA of Goa Legislative Assembly, under Article 191 (1)(a)(d)

    Reference case No. 5 of 2013 - Shri John Fernandes of Novangully, Verca, Salcete, Goa alleging disqualification of Shri Caetano R. Silva, MLA of Goa Legislative Assembly, under Article 191 (1)(a)(d)
     

    14 downloads

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  12. Reference case No. 5 of 2015 - Reference from the President of India under Section 15(4) of the Govt. of NCT of Delhi Act, 1991- Shri Prashant Patel, Advocate Vs. Shri Praveen Kumar, MLA and 20 other Members of Delhi Legislative Assembly alleging disquali

    Reference case No. 5 of 2015 - Reference from the President of India under Section 15(4) of the Govt. of NCT of Delhi Act, 1991- Shri Prashant Patel, Advocate Vs. Shri Praveen Kumar, MLA and 20 other Members of Delhi Legislative Assembly alleging disqualification of 21 MLAs for being Members of the Delhi Legislative Assembly - oral hearing - regarding.
     

    12 downloads

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  13. Ref Case No. 4 (G) of 2017- Reference from Hon’ble Governor of MP under Article 192(2) of the Constitution- disqualification of 116 MLAS- Commission’s opinion dated 15.12.2017 and Hon’ble Governor’s Order dated 27.01.2018

    COMMISSION’S OPINION DATED 15.12.2017- REFERENCE FROM HON’BLE GOVERNOR OF MADHYA PRADESH ORDER DATED 27.01.2018- DISQUALIFICATION OF 116 MEMBERS, MLA
    Allegation of disqualification- for- holding office of profit- Chairmen of various Jan Bhagidari Samitis in colleges
    Constitution of India- Article 191(1)(a)- Held- not guilty- office exempted
    The Election Commission held that the posts in the Samitis fall under the exempted category of ‘office of profit’ under MP Vidhan Mandal Sadasya Nirharta Adhiniyam, 1967 and hence do not attract Article 191(1)(a) for disqualification.
    Decision: not maintainable

    21 downloads

    Submitted

  14. Order dated 20th January, 2018 of Hon'ble President of India.

    Order dated 20th January, 2018 of Hon'ble President of India.
     

    23 downloads

    Submitted

  15. Order passed by the Hon'ble Governor of Maharashtra in Reference Case No.2 of 2015 – regarding alleged disqualification of Shri Dhananjay Panditrao Munde, MLA.

    Order passed by the Hon'ble Governor of Maharashtra in Reference Case No.2 of 2015 – regarding alleged disqualification of Shri Dhananjay Panditrao Munde, MLA.
     

    12 downloads

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  16. Ref. Case 6(P) of 2017- Disqualification of Smt. Riti Pathak, Member of Parliament (Lok Sabha) under article 102 & 103 of the Constitution of India- Commission's Opinion dated 31.07.2017 and Hon'ble President of India Order dated 26.10.2017

    COMMISSION’S OPINION DATED 31.07.2017 AND HON’BLE PRESIDENT OF INDIA ORDER 26.10.2017 - REFERENCE FROM HON’BLE PRESIDENT OF INDIA- DISQUALIFICATION OF SMT. RITI PATHAK, MP (Lok Sabha)
     Allegation of disqualification- on the ground- office of profit- office of President of Zila Panchayat, Distict Sidhi (M.P)
    Constitution of India- Disqualification under Article 102 and 103- Held- not guilty- provisions of Madhya Pradesh Panchayat Raj Avam Gram Swaraj Adhiyam, 1993- and – Article 103
    The Election Commission opined that as per provisions of Madhya Pradesh Panchayat Raj Avam Gram Swaraj Adhiyam, 1993, the Respondent was absolved from the said post on the date she got elected as the Member of Parliament. Further, the President can decide question of disqualification of a sitting member under Article 103 only if the disqualification is incurred after election as a Member of Parliament as laid down in Election Commission, India v. Saka Venkata Subba AIR 1953 SC 210.
    Decision: not maintainable

    38 downloads

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  17. Reference Case No.2 of 2016 - Under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991, seeking disqualification of Shri Surender Singh, for being a Member of the Legislative Assembly.

    Reference Case No.2 of 2016 - Under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991, seeking disqualification of Shri Surender Singh, for being a Member of the Legislative Assembly.
     

    9 downloads

    Submitted

  18. Reference Case 7(G) of 2017 – A reference from Governor of Goa for the opinion of Commission for disqualification of Shri Digamber Vasant Karmat, Member of Legislative Assembly under article 192(2) of the Constitution of India - regarding

    Reference Case 7(G) of 2017 – A reference from Governor of Goa for the opinion of Commission for disqualification of Shri Digamber Vasant Karmat, Member of Legislative Assembly under article 192(2) of the Constitution of India - regarding
     

    15 downloads

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  19. Commission's Opinion 19th January, 2018, matter of Reference Case No. 5 of 2015 - under Section 15(4) of the Government of NCT of Delhi Act, 1991 disqualification of Shri Praveen Kumar and 20 other Members of Delhi Legislative Assembly.

    Commission's Opinion 19th January, 2018, matter of Reference Case No. 5 of 2015 - under Section 15(4) of the Government of National Capital Territory of Delhi Act, 1991 disqualification of Shri Praveen Kumar and 20 other Members of Delhi Legislative Assembly for being Members of the Legislative Assembly.
     

    15 downloads

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  20. Reference Case No.113/7/(G)/ML/2015 – Order dated 31st May, 2016 of the Hon’ble Governor of Meghalaya under Article 192(1) of the Constitution of India.

    Reference Case No.113/7/(G)/ML/2015 – Order dated 31st May, 2016 of the Hon’ble Governor of Meghalaya under Article 192(1) of the Constitution of India.
     

    4 downloads

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  21. Reference Case No. 5/2015 – Petition of Shri Prashant Patel, Advocate, alleging disqualification of Shri Praveen Kumar, Member of the Delhi Legislative Assembly, and 20 other Members of the Delhi Legislative Assembly

    Reference Case No. 5/2015 – Petition of Shri Prashant Patel, Advocate, alleging disqualification of Shri Praveen Kumar, Member of the Delhi Legislative Assembly, and 20 other Members of the Delhi Legislative Assembly
    (Bilingual)

    5 downloads

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  22. Reference Case No. 8 (G)/MT/2014-Disqualification of Shri Abu Asim Azmi, Member of the Maharashtra Legislative Assembly

    Reference Case No. 8 (G)/MT/2014-Disqualification of Shri Abu Asim Azmi, Member of the Maharashtra Legislative Assembly
     

    10 downloads

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  23. Reference Case No. 1 of 2015 -Reference from the Hon’ble President of India under Section 8A(3) of the Representation of the People Act, 1951, on the question of disqualification of Shri Parasmal Saklecha, former Member of Legislative Assembly of MP-reg.

    Reference Case No. 1 of 2015 -Reference from the Hon’ble President of India under Section 8A(3) of the Representation of the People Act, 1951, on the question of disqualification of Shri Parasmal Saklecha, former Member of Legislative Assembly of Madhya Pradesh – regarding.
     

    11 downloads

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  24. Reference Case No. 5 (G)/MH/2012-Disqualification of 6 Members of Maharashtra Legislative Assembly & Maharashtra Legislative Council.

    Reference Case No. 5 (G)/MH/2012-Disqualification of 6 Members of Maharashtra Legislative Assembly & Maharashtra Legislative Council.
     

    8 downloads

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  25. Reference Case No. 4 (G)/MH/2012-Disqualification of 11 sitting nominated members of Maharashtra Legislative Council.

    Reference Case No. 4 (G)/MH/2012-Disqualification of 11 sitting nominated members of Maharashtra Legislative Council.

    9 downloads

    Submitted

  

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

spacer.pngहमारा नया मोबाइल ऐप ‘मतदाता हेल्‍पलाइन’ प्‍ले स्‍टोर से डाउनलोड करें। ‘मतदाता हेल्‍पलाइन’ एन्‍ड्रॉड 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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