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

Use the Advance Search of Election Commission of India website

Showing results for tags 'disqualification'.

  • टैग द्वारा खोजें

    Type tags separated by commas.
  • Search By Author

Content Type


श्रेणियाँ

  • वर्तमान मुद्दे
  • महत्वपूर्ण निर्देश
  • निविदा
  • प्रेस विज्ञप्तियाँ
    • प्रेस विज्ञप्तियाँ 2020
    • प्रेस विज्ञप्तियाँ 2019
    • प्रेस विज्ञप्तियाँ 2018
    • प्रेस विज्ञप्तियाँ 2017
    • प्रेस विज्ञप्तियाँ 2016
    • प्रेस विज्ञप्तियाँ 2015
    • प्रेस विज्ञप्तियाँ 2014
    • प्रेस विज्ञप्तियाँ 2013
    • प्रेस विज्ञप्तियाँ 2012
    • प्रेस विज्ञप्तियाँ 2011
    • प्रेस विज्ञप्तियाँ 2010
    • प्रेस विज्ञप्तियाँ 2009
    • प्रेस विज्ञप्तियाँ 2008
    • प्रेस विज्ञप्तियाँ 2007
    • प्रेस विज्ञप्तियाँ 2006
    • प्रेस विज्ञप्तियाँ 2005
    • प्रेस विज्ञप्तियाँ 2004
    • प्रेस विज्ञप्तियाँ 2003
    • प्रेस विज्ञप्तियाँ 2002
    • प्रेस विज्ञप्तियाँ 2001
    • प्रेस विज्ञप्तियाँ 2000
    • प्रेस विज्ञप्तियाँ 1999
    • प्रेस विज्ञप्तियाँ 1998
  • हैंडबुक, मैनुअल, मॉडल चेक लिस्ट
    • हैंडबुक
    • मैनुअल
    • मॉडल चेक लिस्ट
    • ऐतिहासिक निर्णय
    • अभिलेखागार
  • अनुदेशों के सार-संग्रह
    • अनुदेशों के सार-संग्रह (अभिलेखागार)
  • न्यायिक संदर्भ
    • के आधार पर निरर्हता -
    • अयोग्य व्यक्तियों की सूची
    • आदेश और नोटिस - आदर्श आचार संहिता
    • आदेश और नोटिस - विविध
  • ई वी एम
    • ई वी एम - ऑडियो फाइल
  • उम्मीदवार/ प्रत्याशी
    • उम्मीदवार/ प्रत्याशी के शपथ पत्र
    • उम्मीदवार/प्रत्याशी का निर्वाचन व्यय
    • उम्मीदवार/प्रत्याशी नामांकन और अन्य प्रपत्र
  • राजनीतिक दल
    • राजनीतिक दलों का पंजीकरण
    • राजनीतिक दलों की सूची
    • निर्वाचन चिह्न
    • राजनीतिक दलों का संविधान
    • संगठनात्मक चुनाव
    • पार्टियों की मान्यता / मान्यता रद्द करना
    • विवाद, विलय आदि
    • विविध, आदेश, नोटिस, आदि
    • पारदर्शिता दिशानिर्देश
    • वर्तमान निर्देश
    • योगदान रिपोर्ट
    • इलेक्टोरल ट्रस्ट
    • व्यय रिपोर्ट
    • वार्षिक लेखा परीक्षा रिपोर्ट
  • साधारण निर्वाचन
  • विधानसभा निर्वाचन
  • उप-निर्वाचन
  • उप-निर्वाचन के परिणाम
  • राष्ट्रपति निर्वाचन
  • सांख्यिकीय रिपोर्ट
  • पुस्तकालय और प्रकाशन
  • न्यूज़लैटर
  • साइबर सुरक्षा न्यूज़लैटर
  • प्रशिक्षण सामग्री
  • निर्वाचक नामावली
  • परिसीमन
  • परिसीमन वेबसाइट
  • अंतरराष्ट्रीय सहयोग
  • बेस्ट शेयरिंग पोर्टल
  • निर्वाचन घोषणापत्र
  • राजभाषा
  • संचार
  • प्रस्तावित निर्वाचन सुधार
  • प्रेक्षक निर्देश
  • प्रवासी मतदाता
  • अंतरराष्ट्रीय सहयोग
  • अन्य संसाधन
  • अभिलेखागार

Categories

  • निर्वाचन
    • राज्यों की परिषद के लिए निर्वाचन
    • राष्ट्रपतिय निर्वाचन
    • आरओ/डीईओ के लिए अक्सर पूछे जाने वाले प्रश्न
    • निर्वाचन तन्त्र
    • संसद
    • निर्वाचन क्षेत्रों का परिसीमन
    • निर्वाचनों में खड़ा होना
    • परिणाम की गणना एवं घोषणा
  • मतदाता
    • सामान्य मतदाता
    • प्रवासी मतदाता
    • सेवा मतदाता
  • ई वी ऍम
    • सामान्य प्रश्न / उत्तर
    • सुरक्षा विशेषताएं
  • राजनीतिक दलों का पंजीकरण
  • आदर्श आचार संहिता

Categories

  • ईवीएम जागरूकता फिल्में
  • ईवीएम प्रशिक्षण फिल्में

Categories

  • मतदाता हेल्पलाइन ऍप
  • सी विजिल
  • उम्मीदवार सुविधा ऍप
  • पी डव्लू डी ऍप
  • वोटर टर्न आउट ऐप

Categories

  • Web Applications
  • Mobile Applications

Find results in...

ऐसे परिणाम ढूंढें जिनमें सम्‍मिलित हों....


Date Created

  • Start

    End


Last Updated

  • Start

    End


Filter by number of...

Found 8 results

  1. 54 downloads

    File No. 113/3(P)/NCT Delhi/2017/Registry COMMISSION’S OPINION DATED 26.08.2019 and Hon’ble President’s Order dated 28th October, 2019. - REFERENCE FROM HON’BLE PRESIDENT OF INDIA - DISQUALIFICATION OF SHRI SANJEEV JHA AND 10 OTHERS, MLA. Allegation of disqualification- for- holding office of profit- Co-Chairperson in District Disaster Management Authorities in 11 districts in Delhi. Constitution of India- disqualification under Section 15(1)(a)- Held- not disqualified- no remuneration by way of salary, allowances, sitting fee etc. nor any other facility like staff car, office space, supporting staff, telephone, residence provided – Exemption under Item 14 of Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act, 1997. The Election Commission held that Item 14 of the Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act), 1997 provides for exemption for the office of Chairman, Director or Member of a statutory or non-statutory body or committee etc. constituted by Government of NCT, provided that the said Chairman, Director or Member are not entitled to any remuneration. Decision: Not maintainable
  2. 13 downloads

    File No. 113/3(P)/NCT Delhi/2017/Registry COMMISSION’S OPINION DATED 26.08.2019 and Hon’ble President’s Order dated 28th October, 2019. - REFERENCE FROM HON’BLE PRESIDENT OF INDIA - DISQUALIFICATION OF SHRI SANJEEV JHA AND 10 OTHERS, MLA. Allegation of disqualification- for- holding office of profit- Co-Chairperson in District Disaster Management Authorities in 11 districts in Delhi. Constitution of India- disqualification under Section 15(1)(a)- Held- not disqualified- no remuneration by way of salary, allowances, sitting fee etc. nor any other facility like staff car, office space, supporting staff, telephone, residence provided – Exemption under Item 14 of Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act, 1997. The Election Commission held that Item 14 of the Schedule to Delhi Members of Legislative Assembly (Removal of Disqualification Act), 1997 provides for exemption for the office of Chairman, Director or Member of a statutory or non-statutory body or committee etc. constituted by Government of NCT, provided that the said Chairman, Director or Member are not entitled to any remuneration.
  3. 18 downloads

    File No. 113/3(G)/UP/2019/Registry COMMISSION’S OPINION DATED 25.09.2019 AND HON’BLE GOVERNOR’S ORDER DATED 07.11.2019- REFERENCE RECEIVED FROM HON’BLE GOVERNOR OF UTTAR PRADESH - DISQUALIFICATION OF DR. ARUN KUMAR MLA. Allegation of disqualification- for- contract with appropriate government- Bareilly Municipal Corporation Constitution of India- disqualification under Article 191(1)(a) and Section 9A of the Representation of the People Act, 1951- Held- not guilty The Election Commission held that there was no agreement enforceable by law between the Respondent and the Bareilly Municipal Corporation; therefore, requirements of Section 2(h) of the Indian Contract Act, 1872 are not fulfilled. Further, the Bareilly Municipal Corporation does not fall within the purview of “appropriate government” as defined under Section 7(a) of the Representation of the People Act, 1951. Decision: Not disqualified.
  4. Version 1.0.0

    46 downloads

    Supplementary List - Corrigendum - Himachal Pradesh
  5. 197 downloads

    The Commission's letter of even number dated 08th March, 2019 and to forward herewith a supplementary list of removal of disqualified persons from the State of Uttarakhand, issued under Section 11 of the Representation of the People Act, l95l You are requested that above mentioned supplementary list (removal of disqualified person) along with main list as sent earlier (mentioned above) may kindly be brought to the notice to all concerned.
  6. निर्वाचन व्यय अनुभाग

    Supplementary List of Disqualified Persons

    305 downloads

    The Commission's letter of even number dated 8th March,2019 and to forward herewith a supplementary lists of disqualified persons from the States of Karnataka and Kerala issued under Section l0A of the Representation of the People Act. 1951 issued vide its Notification No.76lKT-LA120181707, dated I 1.03.2019, No.76lKT-Hpt20t8l699. dated 11.03.2019 and No.76/LET IECIITERR/sou2-KER/20 1 4/885, dared 08.03.2019. You are requested that above mentioned supplementary lists along with main list sent earlieras mentioned above of disqualified persons may kindly be brought to the notice to all concerned. The aforesaid list can also be viewed on the Commission's website www.eci.gov.in
  7. 35 downloads

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

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...