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

ऑफिस ऑफ प्रॉफिट

71 files

  1. Office of Profit: Order Regarding Sh. Sharad Pawar

    Office of Profit: Order Regarding Sh. Sharad Pawar
     

    27 downloads

    फ़ाइल सबमिट की गई

  2. Office of Profit: Reference Case No. 3 of 2006

    Office of Profit: Reference Case No. 3 of 2006
     

    26 downloads

    फ़ाइल सबमिट की गई

  3. Office of Profit: Reference Case No. 7 of 2007

    Office of Profit: Reference Case No. 7 of 2007
     

    13 downloads

    फ़ाइल सबमिट की गई

  4. Office of Profit: Reference Case No. 8 of 2007

    Office of Profit: Reference Case No. 8 of 2007

    31 downloads

    फ़ाइल सबमिट की गई

  5. Office of Profit: Reference Case No. 9 of 2007

    Office of Profit: Reference Case No. 9 of 2007
     

    9 downloads

    फ़ाइल सबमिट की गई

  6. Office of Profit: Reference Case No. 28 of 2006

    Office of Profit: Reference Case No. 28 of 2006
     

    24 downloads

    फ़ाइल सबमिट की गई

  7. Office of Profit: Reference Case No. 35 of 2006

    Office of Profit: Reference Case No. 35 of 2006
     

    24 downloads

    फ़ाइल सबमिट की गई

  8. Office of Profit: Reference Case No. 35 of 2006

    Office of Profit: Reference Case No. 35 of 2006
     

    9 downloads

    फ़ाइल सबमिट की गई

  9. Office of Profit: Reference Case No. 36 of 2006

    Office of Profit: Reference Case No. 36 of 2006
     

    11 downloads

    फ़ाइल सबमिट की गई

  10. Office of Profit: Reference Case No. 72 of 2006

    Office of Profit: Reference Case No. 72 of 2006
     

    38 downloads

    फ़ाइल सबमिट की गई

  11. 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 

    100 downloads

    फ़ाइल सबमिट की गई

  12. Office of Profit: Reference Case No. 83 of 2006

    Office of Profit: Reference Case No. 83 of 2006
     

    17 downloads

    फ़ाइल सबमिट की गई

  13. Office of Profit: Reference Case No. 13 of 2007

    Office of Profit: Reference Case No. 13 of 2007
     

    16 downloads

    फ़ाइल सबमिट की गई

  14. Office of Profit: Reference Case No. 9 of 2011- Shri Pyari Mohan Mohapatra, Member of Parliament (Rajya Sabha) from Odisha

    Office of Profit: Reference Case No. 9 of 2011- Shri Pyari Mohan Mohapatra, Member of Parliament (Rajya Sabha) from Odisha
     

    21 downloads

    फ़ाइल सबमिट की गई

  15. Reference Case No. 7 of 2011- Shri Pyari Mohan Mohapatra and Shri Baishnaba Charan Parida, Member of Parliament (Rajya Sabha)

    Reference Case No. 7 of 2011- Shri Pyari Mohan Mohapatra and Shri Baishnaba Charan Parida, Member of Parliament (Rajya Sabha)
     

    14 downloads

    फ़ाइल सबमिट की गई

  16. Reference Case No. 1 and 4 of 2010- Smt. Sheila Dikshit, MLA and Shri Karan Singh Tanwar, MLA

    Reference Case No. 1 and 4 of 2010- Smt. Sheila Dikshit, MLA and Shri Karan Singh Tanwar, MLA
     

    20 downloads

    फ़ाइल सबमिट की गई

  17. Reference Case No. 1 (G)/MH/2011 - Shri Chandrashekhar Krishnarao Bawankule, MLA

    Reference Case No. 1 (G)/MH/2011 - Shri Chandrashekhar Krishnarao Bawankule, MLA
     

    16 downloads

    फ़ाइल सबमिट की गई

  18. Reference Case No. 113/3(G)/OR/2012 - Shri Bhagban Kanhar, MLA, Odisha

    Reference Case No. 113/3(G)/OR/2012 - Shri Bhagban Kanhar, MLA, Odisha
     

    21 downloads

    फ़ाइल सबमिट की गई

  19. Disqualification on account of corrupt practice: Reference Case No. 116-1(RPA) of 2009 - Shree P.C.Thomas, Member of Parliament(Lok Sabha)

    Disqualification on account of corrupt practice: Reference Case No. 116-1(RPA) of 2009 - Shree P.C.Thomas, Member of Parliament(Lok Sabha)
     

    31 downloads

    फ़ाइल सबमिट की गई

  20. 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.

    20 downloads

    फ़ाइल सबमिट की गई

  21. Reference Case No. 1 (G)/Goa/2013-Disqualification of Shri Glen Ticklo, MLA

    Reference Case No. 1 (G)/Goa/2013-Disqualification of Shri Glen Ticklo, MLA
     

    19 downloads

    फ़ाइल सबमिट की गई

  22. 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.
     

    14 downloads

    फ़ाइल सबमिट की गई

  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.
     

    18 downloads

    फ़ाइल सबमिट की गई

  24. 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
     

    24 downloads

    फ़ाइल सबमिट की गई

  25. 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.
     

    17 downloads

    फ़ाइल सबमिट की गई

ईसीआई मुख्य वेबसाइट


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

मतदाता हेल्पलाइन ऍप

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

×
×
  • Create New...