मतदाता हेल्पलाइन ऐप (एंड्राइड के लिए)
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Orders & Notices - Miscellaneous

18 files

  1. Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg.

    Judgment dated 10.07.2013 of the Hon'ble Supreme Court in W.P.(C) Nos. 490 2005 and 231 of 2005- Follow-up action for implementation of the law laid down by Hon'ble Supreme Court – reg. 
    (Bilingual)

    12 downloads

    Submitted

  2. Instruction relating to Periodic Report of the status of election petitions in the States/Union Territories - reg.

    Instruction relating to Periodic Report of the status of election petitions in the States/Union Territories - reg.
     

    8 downloads

    Submitted

  3. Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr

    Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr
     

    15 downloads

    Submitted

  4. Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr

    Facilities to be provided to electors with disability- Order of the Hon'ble Supreme Court in WP (Civil) No. 187 of 2004 - Disabled Rights Group Vs. The Chief Election Commissioner & Anr
     

    15 downloads

    Submitted

  5. Supreme Court’s Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks

    Supreme Court’s Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
     

    13 downloads

    Submitted

  6. Registration of political parties under section 29A of the Representation of the People Act, 1951

    Registration of political parties under section 29A of the Representation of the People Act, 1951
     

    24 downloads

    Submitted

  7. Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks

    Supreme Court's Order dated 13th April, 2004 relating to advertisements of political nature on TV Channel and cable networks
     

    10 downloads

    Submitted

  8. Scheme for Kashmiri migrants

    Scheme for Kashmiri migrants
     

    28 downloads

    Submitted

  9. Advertisement in Respect of Migrant Voters

    Advertisement in Respect of Migrant Voters
     

    20 downloads

    Submitted

  10. Appointment of ARO's for Bru Electors Staying in Tripura

    Appointment of ARO's for  Bru Electors Staying  in Tripura
     

    15 downloads

    Submitted

  11. Notification on Notified Votes of Jammu and Kashmir

    Notification on Notified Votes of Jammu and Kashmir
     

    2 downloads

    Submitted

  12. Order of the Commission for Not taking up revision of rolls in Fours ACs in Arunachal Pradesh w.r.to 01/01/2004 as the qualifying date

    Order of the Commission for Not taking up  revision of rolls  in Fours ACs in Arunachal Pradesh w.r.to 01/01/2004 as the qualifying date
     

    2 downloads

    Submitted

  13. List of persons disqualified Under Section 8a, 10a & 11a(2) of the Representation of the People Act, 1951

    List of persons disqualified Under Section 8a, 10a & 11a(2)  of the Representation of the People Act, 1951
     

    53 downloads

    Submitted

  14. Commission's Order Dated 27th March, 2003 Regarding Criminal Antecedents, Assets And Liabilities And Educational Qualifications Of Candidates.

    Commission's Order Dated  27th March, 2003 Regarding Criminal Antecedents, Assets And Liabilities And Educational Qualifications Of Candidates.
     

    12 downloads

    Submitted

  15. The Representation Of The People (Amendment) Ordinance, 2002

    The Representation Of The People (Amendment) Ordinance, 2002
     

    12 downloads

    Submitted

  16. Amendment To The Jammu And Kashmir Conduct Of Election Rules, 1965

    Amendment To The Jammu And Kashmir Conduct Of Election Rules, 1965
     

    5 downloads

    Submitted

  17. The Jammu And Kashmir Representation Of The People (Amendment) Ordinance, 2002

    The Jammu And Kashmir Representation Of The People (Amendment) Ordinance, 2002
     

    2 downloads

    Submitted

  18. Criminalisation of Politics - participation of criminals in the electoral process as candidates - disqualification on conviction for offences - effect of appeal and bail- regarding

    Criminalisation of Politics - participation of criminals in the electoral process as candidates - disqualification on conviction for offences - effect of appeal and bail- regarding
     

    28 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

हमारा 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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