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

Misc, Orders, Notices, etc

13 files

  1. Reply to Representations filed by Sh. K.C.Palanisamy in respect of AIADMK, a recognized party in the State of Tamil Nadu

    Reply to Representations filed by Sh. K.C.Palanisamy in respect of AIADMK, a recognized party in the State of Tamil Nadu
     

    44 downloads

    Submitted

  2. Commission's Notice to Aam Aadmi Party

    Commission's Notice to Aam Aadmi Party
     

    53 downloads

    Submitted

  3. Commission’s order in the dispute case in AIADMK Party – regarding extension of time to submit affidavits etc.

    Commission’s order in the dispute case in AIADMK Party – regarding extension of time to submit affidavits etc.
     

    15 downloads

    Submitted

  4. Commission’s letter to Smt. VK Sasikala on complaints filed by Dr. V.Maitreyan and 11 Ors opposing her nomination as general secretary.

    Commission’s letter to Smt. VK Sasikala on complaints filed by Dr. V.Maitreyan and 11 Ors opposing her nomination as general secretary.
    (Bilingual)

    7 downloads

    Submitted

  5. Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the political parties)

    Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the political parties)
     

    27 downloads

    Submitted

  6. Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the CEOs)

    Judgement dated 02.01.2017 of the Hon'ble Supreme Court regarding seeking votes in the name of religion, caste etc. (Instructions to the CEOs)
     

    8 downloads

    Submitted

  7. Instruction w.r.to Hon’ble Delhi High Court’s Order dated 07.07.16 in W.P.(C) 8363/2010 directing the political parties not to use public funds/public places for propagating the election symbol of the party.

    Instruction w.r.to Hon’ble Delhi High Court’s Order dated 07.07.16 in W.P.(C) 8363/2010 directing the political parties not to use public funds/public places for propagating the election symbol of the party.
     

    10 downloads

    Submitted

  8. Order in pursuance of Hon’ble Delhi High Court’s Order dated 04.05.2016 in the matter of W.P.(C) No.1669/2016 – Jojo Jose Vs Communist Party of India (Marxist) - regarding

    Order in pursuance of Hon’ble Delhi High Court’s Order dated 04.05.2016 in the matter of W.P.(C) No.1669/2016 – Jojo Jose Vs Communist Party of India (Marxist) - regarding
     

    7 downloads

    Submitted

  9. Order in pursuance of Hon’ble Delhi High Court’s Order dated 19.10.2015 in the matter of W.P.(C) No.9938/2015 – Rizwan Haider Vs All India Majlis-E-Ittehadul Muslimeen & Anr - regarding

    Order in pursuance of Hon’ble Delhi High Court’s Order dated 19.10.2015 in the matter of W.P.(C) No.9938/2015 – Rizwan Haider Vs All India Majlis-E-Ittehadul Muslimeen & Anr - regarding
     

    9 downloads

    Submitted

  10. Letter to BJP regarding the statment of Shri Joy Banerjee

    Letter to BJP regarding the statment of Shri Joy Banerjee
     

    15 downloads

    Submitted

  11. Use of animals in election process- regarding.

    Use of animals in election process- regarding.
    (Bilingual)

    20 downloads

    Submitted

  12. Reply to the petition filed by Shri Subrmanian Swamy seeking de-recognition of Indian National Congress

    Reply to the petition filed by Shri Subrmanian Swamy seeking de-recognition of Indian National Congress
     

    29 downloads

    Submitted

  13. Submission of Form-A and Form-B by political parties- correction in the instruction in the Handbook for ROs.

    Submission of Form-A and Form-B by political parties- correction in the instruction in the Handbook for ROs.
    (Bilingual)

    387 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। 

×
×
  • Create New...