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

प्रेस विज्ञप्तियाँ 2018

82 files

  1. IIIDEM organizes 4-Day Consultation/Study Tour for Delegation from Independent National Electoral Commission of Nigeria (English / हिंदी)

    IIIDEM organizes 4-Day Consultation/Study Tour for Delegation from Independent National Electoral Commission of Nigeria
    Bilingual 

    25 downloads

    फ़ाइल सबमिट की गई

  2. IIIDEM organizes 5 – day Capacity Development programme for Media Officials from Bhutan

    IIIDEM organizes 5 – day Capacity Development programme for Media Officials from Bhutan
    Bilingual 

    8 downloads

    फ़ाइल सबमिट की गई

  3. Launch of 'cVIGIL' online app.

    Launch of 'cVIGIL' online app.
    Bilingual 

    38 downloads

    फ़ाइल सबमिट की गई

  4. Launch of New Election Commission of India Website

    The Election Commission of India today announced the launch of its newly designed website at https://eci.gov.in . The completely revamped website features a streamlined and simplified design, improved functionality, and enriched content areas which will help visitors to make well-informed decisions regarding their election-related matters.
    2. The new website has been built keeping users in mind. The streamlined user interface provides a more interactive experience, allowing users to easily find the information they are looking for. Visitors can browse the website based on their own interests and learn more about Election Process in a more engaging way.
    3. With a fresh look and feel, the new site offers users the opportunity to navigate through Election Commission of India extensive resource and service offering with ease. Delivering a fully responsive experience, the new website gives users a seamless transition from desktop to mobile browsing, and intelligently pulls the latest content from all the relevant space for users to access information, quickly and easily.
    4. Departing from the legacy format of separate areas, the new visitor sees everything rehoused in one central space with the ability to browse content based on topic or division.

    5. New Features include
    Responsive Design: The New Website is fully mobile optimized. The mobile-optimized ECI site is a far more advanced website. Mobile optimized means that the ECI site will reformat itself for handheld or tablet devices. Larger navigation buttons, the reformatted content, and differently optimized images appear when the user is on an iPhone/ Android or another device. Not only is the new ECI website mobile optimized, but it is also with a fully responsive design. Responsive design means that ECI site is completely flexible regardless of device. Rather than detecting a specific browser type or device type, the website automatically orients itself based on the screen size of the device. A combination of reformatting and re-optimizing the site as a whole provides a practical flexibility beyond imagination. Revamped and easy navigation: The site has been primarily designed keeping in view Citizens, Electors, Candidates, Political party, Researchers, Media, and ECI Officials. The categorization has also been kept in mind for purposes of easy navigation and role-based access control. The new website has further enhanced the security features keeping in view the Cyber Security Regulations of ECI Advance search: “Surface the most compelling content”. With a number of powerful tools to help users to discover the new content, the new website decreases the time users will spend searching for relevant content of his choice. A full search engine is included with precise controls for finding content. With a wide range of filters available and the ability to drill down by content type, finding relevant content is simple. It's convenient too - the quick search box is available on every page. Universally Accessible: The site has been made accessible for Persons with Disabilities (PwDs). The newly designed website has accessible features like screen reader access, high contrast, structured headings e.t.c Dynamic Content & Sharing: One of the paramount requirements of the modern world is faster information sharing through various social media platform. The new ECI website provides extensive sharing features through modes such as Email, Facebook, Twitter, and others. The decentralized content deployment will ensure accurate and fast dissemination of news, circulars, and messages. 6. As the existing website was familiar to many users, Commission had made sure that the existing website continues to operate for a short while. The existing website will continue to be available at https://eci.nic.in and the new website will be operational at https://eci.gov.in
    Changes to the ECI Website appearance and design will be apparent to any person visiting the website who has been familiar with the earlier version. The ECI ICT Division has significantly modernized this user interface to accommodate a growing user-base, as the Election Commission of India continues to branch out into new technology areas and caters for massive information dissemination requirements for its 875 million Electors during the upcoming elections.
    (Hindi Version is under development)
    Pawan Diwan
    Under Secretary
    No: ECI/PN/77/2018 Dated 12th November 2018 
     
     
     

    173 downloads

    फ़ाइल सबमिट की गई

  5. Launching of the online RTI Portal of Election Commission of India - regarding

    Launching of the online RTI Portal of Election Commission of India - regarding 
    Bilingual 

    56 downloads

    फ़ाइल सबमिट की गई

  6. Malfunctioning of VVPATs during Bye-election to 2-Kairana and 11-Bhandara-Gondiya Parliamentary Constituencies.

    Malfunctioning of VVPATs during Bye-election to 2-Kairana and 11-Bhandara-Gondiya Parliamentary Constituencies.
    Bilingual 

    24 downloads

    फ़ाइल सबमिट की गई

  7. Meeting with Political Parties on various electoral reforms.

    Meeting with Political Parties on various electoral reforms. 
    Bilingual 

    37 downloads

    फ़ाइल सबमिट की गई

  8. NEQ 2018 draws to a close with Sunday Grand Finale

    NEQ 2018 draws to a close with Sunday Grand Finale
    Bilingual

    25 downloads

    फ़ाइल सबमिट की गई

  9. Permanent representatives to the UN from 11 countries visit Election Commission of India (English / हिंदी)

    Permanent representatives to the UN from 11 countries visit Election Commission of India (English / हिंदी)

    9 downloads

    फ़ाइल सबमिट की गई

  10. Permanent Representatives to the UN from 12 countries visit Election Commission of India

    Permanent Representatives to the UN from 12 countries visit Election Commission of India

    11 downloads

    फ़ाइल सबमिट की गई

  11. President Shri Ram Nath Kovind Graces the 8th National Voters Day Celebrations held at New Delhi; President felicitates newly registered Voters and Gives away awards on Best Electoral Practices. First Copy of VoICEIndia Magazine launched at the event. (E

    President Shri Ram Nath Kovind Graces the 8th National Voters Day Celebrations held at New Delhi; President felicitates newly registered Voters and Gives away awards on Best Electoral Practices. First Copy of VoICEIndia Magazine launched at the event. (English / हिंदी)
    Bilingual

    27 downloads

    फ़ाइल सबमिट की गई

  12. Press note issued by Chief Electoral officer of Madhya Pradesh on the incident in Shajapur, MP

    Press note issued by Chief Electoral officer of Madhya Pradesh on the incident in Shajapur, MP (Bilingual)

    872 downloads

    फ़ाइल सबमिट की गई

  13. Requirement of holding bye elections to fill casual vacancies in the House of People – clarification.

    No. ECI/PN/70/2018                                                                                                                                                                                   Date: 9th October, 2018
    PRESS NOTE
     Subject:      Requirement of holding bye elections to fill casual vacancies in the House of People – clarification.
                        It is understood that some newspapers have reported that the Commission on the one hand announced the bye elections to fill the three casual vacancies in Lok Sabha from Karnataka while the bye elections to fill five vacancies in Lok Sabha from Andhra Pradesh have not been announced.
                       In this connection, it is clarified that vacancies from 9-Bellary(ST), 14-Shimoga and 20-Mandya Parliamentary Constituencies of Karnataka have occurred on 18th May, 18 May and 21st May, 2018 respectively,  whereas vacancies from the five parliamentary constituencies from Andha Pradesh have occurred on 20th June, 2018.
                       Section 151A of the Representation of the People Act, 1951 mandates the Election Commission to fill the casual vacancies in the Houses of Parliament and State Legislatures through bye-elections within six months from the date of occurrence of the vacancy, provided that the remainder of the term of a member in relation to a vacancy is one year or more. 
                       The term of sixteenth Lok Sabha is upto 3rd June, 2019. As the vacancies from Karnataka have occurred more than one year before the expiration of the term of House, bye elections are required to be held under Section 151A of R. P. Act 1951 to fill these vacancies within six months from the date of occurrence of vacancies that is 18th & 21st May, 2018. In the case of vacancies from Andhra Pradesh, there is no need to hold bye elections as the remaining term of the Lok Sabha is less than one year from the date of occurrence of vacancies that is 20th June, 2018.
                       Section 151A of the Representation of the People Act, 1951 is reproduced below:
    151A. Time limit for filling vacancies referred to in sections 147, 149, 150  and 151.—Notwithstanding anything contained in section 147, section 149, section 150 and section 151, a bye-election for filling any vacancy referred to in any of the said sections shall be held within a period of six months from the date of the occurrence of the vacancy: Provided that nothing contained in this section shall apply if— (a) the remainder of the term of a member in relation to a vacancy is less than one year; or (b) the Election Commission in consultation with the Central Government certifies that it is difficult to hold the bye-election within the said period.
      
    (Pawan Diwan)
    Under Secretary

    19 downloads

    फ़ाइल सबमिट की गई

  14. Schedule for bye-election to fill casual vacancy in the Lok Sabha from Parliamentary Constituencies of Maharashtra, Nagaland, Uttar Pradesh and State Legislative Assemblies of Bihar, Jharkhand, Kerala, Maharashtra, Meghalaya, Punjab, Uttarakhand

    Schedule for bye-election to fill casual vacancy in the Lok Sabha from Parliamentary Constituencies of Maharashtra, Nagaland, Uttar Pradesh and State Legislative Assemblies of Bihar, Jharkhand, Kerala, Maharashtra, Meghalaya, Punjab, Uttarakhand, Uttar Pradesh, and West Bengal – regarding.
    Bilingual 

    99 downloads

    फ़ाइल सबमिट की गई

  15. Schedule for Bye-Election to fill casual vacancy in the State Legislative Assembly of Meghalaya - Regarding.

    Schedule for Bye-Election to fill casual vacancy in the State Legislative Assembly of Meghalaya - Regarding.
    Bilingual

    19 downloads

    फ़ाइल सबमिट की गई

  16. Schedule for bye-election to fill casual vacancy in the State Legislative Assembly of Meghalaya -regarding

    Schedule for bye-election to fill casual vacancy in the State Legislative Assembly of Meghalaya -regarding.
    Bilingual 

    33 downloads

    फ़ाइल सबमिट की गई

  17. Schedule for bye-elections to fill casual vacancies in the State Legislative Assemblies of Madhya Pradesh- regarding. (English / हिंदी)

    Schedule for bye-elections to fill casual vacancies in the State Legislative Assemblies of Madhya Pradesh- regarding.
    Bilingual

    40 downloads

    फ़ाइल सबमिट की गई

  18. Schedule for bye-elections to fill casual vacancies in the State Legislative Assemblies of Odisha - regarding. (English / हिंदी)

    Schedule for bye-elections to fill casual vacancies in the State Legislative Assemblies of Odisha - regarding. 

    16 downloads

    फ़ाइल सबमिट की गई

  19. Schedule for bye-elections to fill casual vacancy in the Lok Sabha from Parliamentary constituencies of Karnataka and state Legislative Assemblies of Karnataka - Regarding.

    No. ECI/PN/67/2018                                                                                                                                                                                         Dated:   6th October, 2018
    PRESS NOTE
     
    Subject :  Schedule for bye-elections to fill casual vacancy in the Lok Sabha from Parliamentary Constituencies of Karnataka and State Legislative Assemblies of Karnataka – Regarding.
     There are three clear vacancies in the Lok Sabha from Parliamentary Constituencies of Karnataka, which need to be filled up: 
    Sl. No.
    State
    Number & Name of Parliamentary Constituency
    1
    Karnataka
    14 – Shimoga PC
    2
    Karnataka
    9 – Bellary (ST) PC
    3
    Karnataka
    20 – Mandya PC
      There are two clear vacancies in the State Legislative Assembly of Karnataka, which need to be filled up: 
    Sl. No.
    State
    Number & Name of Assembly Constituency
    1
    Karnataka
    183–Ramanagaram AC
    2
    Karnataka
    21– Jamkhandi  AC
     After taking into consideration various factors like local festivals, electoral rolls, weather conditions etc., the Commission has decided to hold bye-elections to fill these vacancies  as per the programme mentioned as under: -
    Poll Events
    Schedule
    Date of Issue of Gazette Notification
    9.10.2018 (TUE)
    Last Date of Nominations
    16.10.2018 (TUE)
    Date for Scrutiny of Nominations
    17.10.2018 (WED)
    Last Date for Withdrawal of candidatures
    20.10.2018 (SAT)
    Date of Poll
    03.11.2018 (SAT)
    Date of Counting
    06.11.2018 (TUE)
    Date before which election shall be completed
    08.11.2018 (THU)
    ELECTORAL ROLL
    The Electoral Rolls for all the aforesaid Lok Sabha and Assembly Constituencies have been finally published w.r.t 01.01.2018.       
    ELECTRONIC VOTING MACHINES (EVMs) and VVPATs
     The Commission has decided to use EVMs and VVPATs in the bye-elections in all the polling stations. Adequate numbers of EVMs and VVPATs have been made available and all steps have been taken to ensure that the polls are conducted smoothly with the help of these machines.
    IDENTIFICATION OF VOTERS
    In consonance with the past practice, the Commission has decided that the voter’s identification shall be mandatory in the aforementioned bye- elections at the time of poll. Electoral Photo Identity Cards (EPIC) shall be the main document of identification of a voter. However, in order to ensure that no voter is deprived of his/her franchise, if his/her name figures in the Electoral Rolls, separate instructions will be issued to allow additional documents for identification of voters at the time of poll in the said bye-elections.
    MODEL CODE OF CONDUCT
    The Model Code of Conduct shall come into force with immediate effect in the district(s) in which the whole or any part of the Parliamentary/Assembly Constituency going for bye-election is included, subject to partial modification as issued vide Commission’s instruction No. 437/6/INST2016-CCS, dated 29th June, 2017 (available on the Commission’s website). The Model Code of Conduct shall be applicable to all candidates, political parties and the State Government concerned. The Model Code of Conduct shall also be applicable to the Union Government for the State concerned.
     
     
     
                                                                                   
    (SUMIT MUKHERJEE)
    PRINCIPAL SECRETARY
     

    58 downloads

    फ़ाइल सबमिट की गई

  20. Schedule for the General Elections to the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018.

    No. ECI/PN/66/2018                                                                                                                                                                               Dated:   6th October, 2018                        
     
    PRESS NOTE
     Subject:           Schedule   for   the   General   Elections   to   the   Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan, Mizoram & Telangana, 2018.
     The terms of the Legislative Assemblies of Chhattisgarh, Madhya Pradesh, Rajasthan & Mizoram are normally due to expire as follows:
     
      State
    From
    To
    Assembly Seat
    Chhattisgarh
    06.01.2014
    05.01.2019
    90
    Madhya Pradesh
    08.01.2014
    07.01.2019
    230
    Rajasthan
    21.01.2014
    20.01.2019
    200
    Mizoram
    16.12.2013
    15.12.2018
    40
     
    The Governor of Telangana vide his order dated 06.09.2018 has dissolved the Telangana Legislative Assembly with immediate effect.
    By virtue of its powers, duties and functions under Article 324 read with Article 172(1) of the Constitution of India and Section 15 of the Representation of the People Act, 1951, and the Judgement of the Hon’ble Supreme Court in Special Reference No. 1 of 2002, the Commission is required to hold general elections to constitute the new Legislative Assemblies in the States of Chhattisgarh, Madhya Pradesh, Rajasthan & Mizoram before expiry of their present terms and in the State of Telangana, where the State Legislative Assembly has been prematurely dissolved, within a period of six months from the date of premature dissolution of the Assembly i.e. by 05.03.2019.   

    678 downloads

    फ़ाइल सबमिट की गई

  21. Sh. Ashok Lavasa takes over as new Election Commissioner (English / हिंदी)

    Sh. Ashok Lavasa takes over as new Election Commissioner.
    Bilingual

    18 downloads

    फ़ाइल सबमिट की गई

  22. Shri O.P. Rawat takes over as new Chief Election Commissioner. (English / हिंदी)

    Shri O.P. Rawat takes over as new Chief Election Commissioner. 
    Bilingual 

    13 downloads

    फ़ाइल सबमिट की गई

  23. Shri Sunil Arora takes over as new Chief Election Commissioner.

    PRESS NOTE
    Subject: Shri Sunil Arora takes over as new Chief Election Commissioner.
    Shri Sunil Arora has assumed charge as the 23rd Chief Election Commissioner (CEC) of India today, on 2nd December, 2018 succeeding Shri O.P.Rawat. Shri Rawat demitted the office on 1st December, 2018 after completing his tenure. 

     

     Prior to assuming charge as Chief Election Commissioner, Shri Arora had been serving as Election Commissioner of India since 1st September 2017. During this time, Election Commission has conducted elections to the states of Himachal Pradesh, Gujarat, Tripura, Meghalaya, Nagaland & Karnataka successfully. Similarly, elections to five poll going states, namely, Chhattisgarh, Madhya Pradesh, Mizoram, Rajasthan & Telangana are in various stages of completion and the counting of the same is on 11th December, 2018. During his tenure as CEC, there will be General Election to the 17th Lok Sabha, General Elections besides the elections to State Legislative Assemblies of Sikkim, Andhra Pradesh, Arunachal Pradesh, Orissa, Maharashtra, Haryana, Jharkhand, NCT of Delhi, Bihar and Jammu & Kashmir. 
    Born on 13th April, 1956, Shri Arora, a former Indian Administrative Service (IAS) officer of Rajasthan cadre 1980 batch, superannuated on 30th April, 2016 as Secretary, Ministry of Information & Broadcasting, Government of India. During 36 years of his service, he held various crucial positions in the State Government of Rajasthan and in the Central Government. 
    He served at several key positions viz. Secretary in the Ministry of Skill Development and Entrepreneurship, and Ministry of Information & Broadcasting, Chairman & Managing Director of the then Indian Airlines between 2002 to 2005, member of Board of Directors of Air India, Airport Authority of India Ltd. and National Skill Development Corporation. Shri Arora also served as the Chairman of Rajasthan State Industrial Development & Investment Corporation (RIICO) in 2005-2013 and as Additional Chief Secretary, Home, Government of Rajasthan in 2013-2014 among several other important positions. The text of the statement given by Sh. Arora after assumption is reproduced below:
    “As we are all aware, founding fathers of our Constitution set up the institution of Election Commission on 25th January 1950.  Over a period of time, due to the sheer dedication of so many illustrious CECs, ECs and all those who are working in the Commission as well as those in the field formations have made Election Commission an iconic institution. The entire democratic world looks up to it and those countries who are kind of transiting towards democracies, for them this Commission is a beacon of hope. It is with utmost humility and an enormous sense of responsibility that I have just taken over as Chief Election Commissioner. I have already remained here as Election Commissioner for a little over a year.  All I can say at this stage is that all of us in the Commission shall continue to put our best foot forward to meet the expectation of all the stakeholders strictly in consonance and in conformity with the vision and ideals of the Constitution of India especially the Preamble thereof.
    We are also aware that Elections to Lok Sabha are in the offing. The internal preparations for this actually started sometimes back. We will try to meticulously prepare on all fronts whether it is ER, EVM, VVPATs disseminations through our very credible programme of SVEEP ensuring voting rights through ETPBS for our soldiers, for persons with disability and give the country a fair, credible, free, impartial and ethical election. In that Ashok Lavasa ji my colleague, batch mate and fellow commissioner, whoever joins as the next other Commissioner and all my colleagues in the ECI we will elicit and want to solicit cooperation of all the stakeholders including political parties, members of civil society, NGOs, media and all those who have a stake in the crucial events like elections to Lok Sabha of India. I will not say more on this occasion except to seek the blessings of all of you and a concrete issue which I just want to mention is that, we had appointed a committee to review the various facets of Section126 of Representation of the Peoples Act 1951, under our Senior Deputy EC Shri Umesh Sinha ji. He has already assured me that they are going to submit the final report for the perusal and consideration of the Commission by 30th December 2018. Thank you.”
    (PAWAN DIWAN)
    Under secretary
     

    342 downloads

    फ़ाइल सबमिट की गई

  24. Students from Ten ASEAN countries interact with Chief Election Commissioner of India. CEC invites the young to meaningfully and effectively participate in the full spectrum of democratic activities.

    Students from Ten ASEAN countries interact with Chief Election Commissioner of India. CEC invites the young to meaningfully and effectively participate in the full spectrum of democratic activities.
    Bilingual

    10 downloads

    फ़ाइल सबमिट की गई

  25. Summary revision of Electoral Rolls w.r.t. 01-01-2018 as qualifying date in the State of Telangana - Extension of time of final publication of electoral roll from 8th October, 2018 to 12th October, 2018

    No. ECI/PN/68/2018                                                                                                                                                                              Dated: 6th October, 2018
    PRESS NOTE

    Subject:- Summary revision of Electoral Rolls w.r.t. 01-01-2018 as qualifying date in the State of Telangana - Extension of time of final publication of electoral roll from 8th October, 2108 to 12th October, 2018 

    In order to effectively process the huge numbers of claims and objections received during 2nd Special Summary Revision of Photo Electoral Rolls in the State of Telangana with reference to 01-01-2018, Commission has extended the date of final publication of Electoral Rolls from 8th October, 2018 to 12th October, 2018.

    (Pawan Diwan)
    Under Secretary

     
     

    59 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...