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

Registration of political parties under section 29A of the Representation of the People Act, 1951- issue of additional guidelines- regarding.

  

About This File

No. ECI/PN/114/2019                   

Date: 2nd December, 2019

PRESS NOTE

Subject: Registration of political parties under section 29A of the Representation of the People Act, 1951- issue of additional guidelines- regarding.

Registration of political parties is governed by the provisions of section 29A of the Representation of the People Act, 1951. A party seeking registration under the said section with the Commission has to submit an application to the Commission within a period of 30 days following the date of its formation in prescribed format with basic particulars about the party such as name, address, membership details of various units, names of office bearers, etc, as required under sub-section (4) of the said section, and such other particulars that the Commission has specified under sub-section (6) of Section 29A of the Representation of the People Act, 1951, as mentioned in the Guidelines for registration.

The Commission has from time to time prescribed additional particulars to be furnished by applicant parties. The Commission has further reviewed the system and process of registration of political parties, and has now decided to implement “Political Parties Registration Tracking Management System” (PPRTMS) through an online portal, to facilitate tracking of status of application by applicants. The salient feature in the Political Parties Registration Tracking Management System is that the applicant, who is applying for party registration from 1st January, 2020 onwards will be able to track the progress of his / her application and will get status update through SMS and email. The applicant is required to provide contact mobile number and email address of the party / applicant in his application if he/she wishes to track the progress of the application. The new guidelines will be effective from 1st January, 2020.

 

 

 

The new guidelines have been hosted on the Commission’s website https://eci.gov.in. 




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। 

×
×
  • Create New...