THE CONDUCT OF ELECTIONS RULES, 1961

 

                                PART I

 

                             Preliminary

 

 

1.   Short  title and commencement.-(1) These rules may be called  the

Conduct of Elections Rules, 1961.

 

(2) They shall come into force on the 25th day of April, 1961:

 

Provided  that  these rules shall not apply to or in relation  to  any

election   called  but  not  completed   before  that  date  and   the

Representation  of  the  People  (Conduct of  Elections  and  Election

Petitions)  Rules, 1956, shall continue to apply to or in relation  to

any such election as if these rules had not been made.

 

2.   Interpretation.-(1) In these rules, unless the context  otherwise

requires,-

 

(a)  "Act"  means the Representation of the People Act, 1951 (43

of 1951);

 

(b)  "ballot box" includes any box, bag or other receptacle used for

the insertion of ballot paper by voters;

 

2[(ba)  "counterfoil"  means  the counterfoil attached to  a  ballot

paper printed under the provisions of these rules;]

 

3[(bb) "district election officer", in relation to a constituency in

a Union territory, means the returning officer of that constituency;]

 

(c)  "election by assembly members" means an election to the Council

of  States  by  the elected members of the Legislative Assembly  of  a

State by the members of the electoral college of a Union territory, or

an  election  to the Legislative Council of a State by the members  of

the Legislative Assembly of that State;

 

(d) "elector", in relation to an election by assembly members, means

any person entitled to vote at that election;

 

(e)  "electoral  roll",  in  relation to  an  election  by  assembly

members,  means the list maintained under section 152 by the returning

officer for that election;

 

(f) "electoral roll number" of a person means-

 

(i) the serial number of the entry in the electoral roll in respect of

that person;

 

(ii) the serial number of the part of the electoral roll in which such

entry occurs;  and

 

(iii)  the  name  of  the constituency to  which  the  electoral  roll

relates;

 

4[(g)  "Form" means a Form appended to these rules and in respect of

any  election in a State, includes a translation thereof in any of the

languages used for official purposes of the State;

____________________________________________________________ ___ __

 

1.   Published with the Ministry of Law Notifn.  No.  S.O.  859, dated

the  15th  April, 1961, see Gazette of India, Extraordinary, Part  II,

Section 3(ii), Page 419.

 

2.  Ins.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

 

3.   Ins.  by Notifn.  No.  S.O.  3875, dated the 15th December, 1966.

 

4.   Subs.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966,

for cl.  (g).

----------------------------------------------------------------------

 

 1[(gg)  "marked  copy of the electoral roll" means the copy  of  the

electoral  roll  set  apart for the purpose of marking  the  names  of

electors to whom ballot papers are issued at an election;]

 

(h)  "polling  station",  in  relation to an  election  by  assembly

members, means the place fixed under section 29 for taking the poll at

that election;

 

(i) "presiding officer" includes-

 

(i) any polling officer performing any of the functions of a presiding

officer under sub-section (2) or sub-section (3) of section 26;  and

 

(ii)  any  returning  officer while presiding over an  election  under

sub-section (2) of section 29;

 

(j)  "returning  officer" includes any assistant  returning  officer

performing  any function he is authorised to perform under sub-section

(2) of section 22;

 

(k) "section" means a section of the Act.

 

(2) For the purposes of the Act or these rules, a person who is unable

to  write his name shall, unless otherwise expressly provided in these

rules, be deemed to have signed an instrument or other paper if-

 

(a)  he  has  placed a mark on such instrument or other paper  in  the

presence  of  the returning officer or the presiding officer  or  such

other  officer  as  may be specified in this behalf  by  the  Election

Commission, and

 

(b)  such  officer on being satisfied as to his identity has  attested

the mark as being the mark of that person.

 

 

(3)  Any  requirement  under these rules that a  notification,  order,

declaration,  notice or list issued or made by any authority shall  be

published  in  the Official Gazette shall, unless otherwise  expressly

provided  in these rules, be construed as a requirement that it  shall

be  published in the Gazette of India if it relates to an election to,

or  membership of, either House of Parliament or an electoral college,

and in the Official Gazette of the State, if it relates to an election

to,  or  membership  of,  the  House  or  either  House  of  the

State Legislature.

 

(4)  The  General Clauses Act, 1897 (10 of 1897) shall apply  for  the

interpretation  of these rules as it applies for the interpretation of

an Act of Parliament.

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

----------------------------------------------------------------------

                               PART II

 

                          General provisions

 

 

3.   Public  notice  of  intended election.-The public  notice  of  an

intended  election  referred to in section 31 shall be in Form  1  and

shall,  subject  to  any  directions of the  Election  Commission,  be

published in such manner as the returning officer thinks fit.

 

4.    Nomination  paper.-Every  nomination   paper   presented   under

sub-section  (1)  of section 33 shall be completed in such one of  the

Forms 2A to 2E as may be appropriate:

 

Provided  that  a  failure to complete or defect  in  completing,  the

declaration  as to symbols in a nomination paper in Form 2A or Form 2B

shall  not be deemed to be a defect of a substantial character  within

the meaning of sub-section (4) of section 36.

 

5.    Symbols   for   elections    in   parliamentary   and   assembly

constituencies.-(1)  The Election Commission shall, by notification in

the  Gazette  of  India, and in the Official Gazette  of  each  State,

specify  the symbols that may be chosen by candidates at elections  in

parliamentary or assembly constituencies and the restrictions to which

their choice shall be subject.

 

(2)  1[Subject  to  any  general or special direction  issued  by  the

Election  Commission either under sub-rule (4) or sub-rule (5) of rule

10,  where at any such election], more nomination papers than one  are

delivered  by  or  on  behalf of a candidate, the  declaration  as  to

symbols  made  in the nomination paper first delivered, and  no  other

declaration  as  to symbols, shall be taken into  consideration  under

rule 10 even if that nomination paper has been rejected.

 

6.    Authentication   of   certificates   issued  by   the   Election

Commission.-A  certificate  issued  by the Election  Commission  under

2[sub-section (2) of section 9] or under sub-section (3) of section 33

shall  be signed by the Secretary to the Election Commission and shall

bear its official seal.

 

7.   Notice of nominations.-The notice of nominations under section

35 shall be in such one of the Forms 3A to 3C as may be appropriate.

 

3[8.   List  of validly nominated candidates.-(1) The list of  validly

nominated  candidates  referred  to in sub-section (8) of  section  36

shall be in Form 4.

 

(2) The name of every such candidate shall be shown in said list as it

appears in his nomination paper:

 

Provided  that  if a candidate considers that his name is  incorrectly

spelt  or is otherwise incorrectly shown in his nomination paper or is

different from the name by which he is popularly known, he may, at any

time  before the list of contesting candidates is prepared furnish in

writing  to the returning officer the proper form and spelling of  his

name  and  the returning officer shall, on being satisfied as  to  the

genuineness  of  the  request,  make   the  necessary  correction   or

alteration  in the list in Form 4 and adopt that form and spelling  in

the list of contesting candidates.]

 

9.  Notice of withdrawal of candidature.-(1) A notice of withdrawal of

candidature under sub-section (1) of section 37 shall be in Form 5 and

shall contain the particulars set out therein;  and on receipt of such

notice,  the returning officer shall note thereon the date and time at

which it was delivered.

 

(2) The notice under sub-section (3) of section 37 shall be in Form 6.

 

10.   Preparation  of list of contesting candidates.-(1) The  list  of

contesting  candidates  referred to in sub-section (1) of  section  38

shall be in Form 7A or Form 7B as may be appropriate and shall contain

the particulars set out therein and shall be prepared in such language

or languages as the Election Commission may direct.

 

4*              *               *               *               *

 

(3)  If the list is prepared in more languages than one, the names  of

candidates  therein shall be arranged alphabetically according to  the

script  of such one of those languages as the Election Commission  may

direct.

 

 

_________________________________________________________________  ___

 

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971,

for certain words.

 

2.  Subs.  by Notifn.  No.  S.O.  1542, dated the 25th April, 1967.

 

3.   Subs.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966,

for  rule  8.

 

4.   Sub-rule (2) omitted by Notifn.  No.  S.O.  3662, dated the  12th

October, 1964.

 

----------------------------------------------------------------------

                 

(4)  At an election in a parliamentary or assembly constituency, where

a  poll  becomes necessary, the returning officer shall  consider  the

choice  of  symbols  expressed by the contesting candidates  in  their

nomination  papers  and  shall,  subject to  any  general  or  special

direction issued in this behalf by the Election Commission,-

 

(a)  allot  a  different  symbol  to  each  contesting  candidate   in

conformity, as far as practicable, with his choice;  and

 

(b)  if  more  contesting  candidates than one  have  indicated  their

preference  for  the  same  symbol  decide by lot  to  which  of  such

candidates the symbol will be allotted.

 

(5)  The  allotment  by  the  returning officer of  any  symbol  to  a

candidate  shall  be  final except where it is inconsistent  with  any

directions  issued by the Election Commission in this behalf in  which

case  the Election Commission may revise the allotment in such  manner

as it thinks fit.

 

(6)  Every candidate or his election agent shall forthwith be informed

of  the  symbol  allotted  to the candidate and  be  supplied  with  a

specimen thereof by the returning officer.

 

1[11.  Publication of list of contesting candidates and declaration of

result  in  uncontested  election.-(1) The  returning  officer  shall,

immediately  after  its  preparation,  cause a copy  of  the  list  of

contesting  candidates to be affixed in some conspicuous place in  his

office  and where the number of contesting candidates is equal to,  or

less  than,  the number of seats to be filled, he  shall,  immediately

after  such  affixation, declare under sub-section (2) or as the  case

may  be,  sub-section (3) of section 53 the result of the election  in

such  one of the Forms 21 to 21B as may be appropriate and send signed

copies  of the declaration to the appropriate authority, the  Election

Commission and the chief electoral officer.

 

(2)  If a poll becomes necessary under sub-section (1) of section  53,

the  returning  officer shall supply a copy of the list of  contesting

candidates  to  each  such candidate or his election agent,  and  then

shall also publish the list in the Official Gazette.]

 

12.   Appointment  of  election  agent.-2[(1) Any  appointment  of  an

election agent under section 40 shall be made in Form 8 and the notice

of such appointment shall be given by forwarding the same in duplicate

to  the  returning  officer who shall return one copy thereof  to  the

election  agent after affixing thereon his seal and signature in token

of his approval of the appointment.]

 

(2)  The  revocation  of the appointment of an  election  agent  under

sub-section (1) of section 42 shall be made in Form 9.

 

13.   Appointment of polling agents.-(1) The number of polling  agents

that  may  be  appointed under section 46 shall be one agent  and  two

relief agents.

 

(2)  Every such appointment shall be made in Form 10 and shall be made

over to the polling agent for production at the polling station or the

place fixed for the poll, as the case may be.

 

(3) No polling agent shall be admitted into the polling station or the

place  fixed  for  the poll unless he has delivered to  the  presiding

officer  the  instrument of his appointment under sub-rule  (2)  after

duly  completing  and  signing  before   the  presiding  officer   the

declaration contained therein.

 

14.   Revocation  of  the  appointment of  a  polling  agent.-(1)  The

revocation of the appointment of a polling agent under sub-section (1)

of  section 48 shall be made in Form 11 and lodged with the  presiding

officer.

 

(2)  In the event of any such revocation the candidate or his election

agent  may,  at  any  time before the poll is  closed,  make  a  fresh

appointment  in the manner specified in rule 13 and the provisions  of

that rule shall apply to every such agent.

 

15.   Publication of the hours fixed for polling.-The hours fixed  for

polling  under  section 56 shall be published by notification  in  the

Official Gazette.

 

16.   Voting  normally to be in person.-Save as hereinafter  provided,

all  electors  voting  at  an election shall do so in  person  at  the

polling station provided for them under section 25 or, as the case may

be, at the place of polling fixed under section 29.

 

_________________________________________________________________  ___

 

1.   Subs.  by Notifn.  No.  S.O.  4542, dated the 20th December, 1968

(w.e.f.  1-1-1969).

 

2.   Subs.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966,

for sub-rule (1).

----------------------------------------------------------------------                                 PART III

 

                            Postal ballot

 

17.  Definitions.-In this Part,-

 

(a)  ``service  voter'' means any person who is required to  give  his

vote by postal ballot under clause (a) of section 60;

 

(b)  ``special voter'' means any person holding an office to which the

provisions  of sub-section (4) of section 20 of the Representation  of

the People Act, 1950 (43 of 1950) are declared to apply or the wife of

such  person, if he or she has been registered as an elector by virtue

of a statement made under sub-section (5) of the said section;

 

(c)  "voter  on election duty" means any polling agent, any  polling

officer,  presiding officer or other public servant, who is an elector

in  the  constituency and is by reason of his being on  election  duty

unable to vote as the polling station where he is entitled to vote.

 

18.   Persons  entitled to vote by post.-The following persons  shall,

subject to their fulfilling the requirements hereinafter specified, be

entitled to vote by post, namely:-

 

(a) at an election in a parliamentary or assembly constituency-

 

(i) special voters;

 

(ii) service voters;

 

(iii) voters on election duty;  and

 

(iv) electors subjected to preventive detention;

 

(b) at an election in a council constituency-

 

(i)  voters  on election duty;

 

(ii) electors subjected to preventive detention;  and

 

(iii)  electors  in  the  whole  or   any  specified  parts,  of   the

constituency  if  directed by the Election Commission in  this  behalf

under clause (b) of rule 68;

 

(c) at an election by a assembly members-

 

(i) electors subjected to preventive detention;  and

 

(ii)  all  electors  if directed by the Election  Commission  in  this

behalf under clause (a) of rule 68.

 

19.   Intimation by special voters.-A special voter who wishes to vote

by  post  at  an election shall send an intimation in Form 12  to  the

returning officer so as to reach him at least ten days before the date

of poll;  and on receipt of the intimation the returning officer shall

issue a postal ballot paper to him.

 

20.  Intimation by voters on election duty.-1[(1)] A voter on election

duty  who  wishes  to  vote  by post at  an  election  shall  send  an

application  in Form 12 to the returning officer so as to reach him at

least  seven days or such shorter period as the returning officer  may

allow  before  the  date  of poll;  and if the  returning  officer  is

satisfied that applicant is a voter on election duty, he shall issue a

postal ballot paper to him.

 

2[(2)  Where such voter, being a polling officer, presiding officer or

other  public servant on election duty in the constituency of which he

is  an  elector,  wishes  to  vote in person at  an  election  3[in  a

parliamentary or assembly constituency] and not by post, he shall send

an application in Form 12A to the returning officer so as to reach him

at  least  four days, or such shorter period as the returning  officer

may  allow, before the date of poll;  and if the returning officer  is

satisfied  that  the  applicant is such public servant  and  voter  on

election duty in the constituency, he shall-

 

(a) issue to the applicant an election duty certificate in Form 12B,

 

(b)  mark  "EDC" against his name in the marked copy of the  electoral

roll  to indicate that an election duty certificate has been issued to

him, and

 

(c) ensure that he is not allowed to vote at the polling station where

he would otherwise have been entitled to vote.]

 

21.    Electors  under  preventive   detention.-(1)  The   appropriate

Government  shall, within fifteen days of the calling of an  election,

ascertain  and  intimate  to the returning officer the  names  of  the

electors,  if  any,  subjected to preventive detention  together  with

their  addresses and electoral roll numbers and the particulars  about

their places of detention.

 

(2)  Any elector subjected to preventive detention may, within fifteen

days  of  the  calling  of  an election, send  an  intimation  to  the

returning officer that he wishes to vote by post, specifying his name,

address, electoral roll number and place of detention.

 

(3)  The returning officer shall issue a postal ballot paper to  every

elector  subjected  to  preventive  detention   whose  name  has  been

intimated to him under sub-rule (1) or under sub-rule(2).

 

22.   Form of ballot paper.-4[(1) Every postal ballot paper shall have

a  counterfoil  attached  thereto, and the said ballot paper  and  the

counterfoil  shall be in such form, and the particulars therein  shall

be  in  such  language or languages, as the  Election  Commission  may

direct.]

 

(2)  The  names  of the candidates shall be arranged 5[on  the  postal

ballot  paper]  in  the  order in which they appear  in  the  list  of

contesting candidates.

 

(3)  If  two  or  more candidates bear the same name,  they  shall  be

distinguished  by the addition of their occupation or residence or  in

some other manner.

_________________________________________________________________  ___

 

 

1.   Rule  20 renumbered as sub-rule (1) of that rule by Notifn.   No.

S.O.  3662, dated the 12th October, 1964.

 

2.  Ins., ibid.

 

3.  Ins.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966.

 

4.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971,

for sub-rule (1).

 

5.  Ins., ibid.

----------------------------------------------------------------------

                   CONDUCT OF ELECTIONS RULES, 1961

                     (Statutory Rules and Order)

 

 

23.  Issue of ballot paper.-(1) A postal ballot paper shall be sent by

post under certificate of posting to the elector together with-

 

(a) a declaration in Form 13A;

 

(b) a cover in Form 13B;

 

(c) a large cover addressed to the returning officer in Form 13C;  and

 

(d) instructions for the guidance of the elector in Form 13D:

 

Provided  that  the  returning officer may, in the case of  a  special

voter or a voter on election duty, deliver the ballot paper and Forms,

or cause them to be delivered, to such voter personally.

 

1[(2) The returning officer shall at the same time-

 

(a)  record on the counterfoil of the ballot paper the electoral  roll

number  of the elector as entered in the marked copy of the  electoral

roll;

 

(b)  mark the name of the elector in the marked copy of the  electoral

roll  to indicate that a ballot paper has been issued to him,  without

however recording therein the serial number of the ballot paper issued

to that elector;  and

 

(c)  ensure  that  that elector is not allowed to vote  at  a  polling

station.]

 

 

(3)  Before any ballot paper is issued to an elector at an election in

a  local authorities' constituency or by assembly members, the  serial

number  of  the  ballot paper shall be effectively concealed  in  such

manner as the Election Commission may direct.

 

(4)  Every  officer under whose care or through whom a  postal  ballot

paper  is  sent  shall ensure its delivery to  the  addressee  without

delay.

 

(5)  After ballot papers have been issued to all the electors entitled

to vote by post, the returning officer shall-

 

(a)  at an election in a parliamentary or assembly constituency,  seal

up  in  a  packet that part of the marked copy of the  electoral  roll

which  relates  to  service voters and record on the  packet  a  brief

description  of  its contents and the date on which it was sealed  and

send  the  other  relevant  parts of the marked copy  to  the  several

presiding  officers 2[or marking the names of electors to whom  ballot

papers  are  issued at the polling stations without however  recording

therein  the  serial  numbers  of  the ballot  papers  issued  to  the

electors];  and

 

(b)  at any other election, seal up in a packet the marked copy of the

electoral  roll  and record on the packet a brief description  of  its

contents and the date on which it is sealed.

 

3[(6)  The  returning officer shall also seal up in a separate  packet

the  counterfoils of the ballot papers issued to electors entitled  to

vote  by  post  and record on the packet a brief  description  of  its

contents and the date on which it was sealed.]

 

24.   Recording  of  Vote.-(1) An elector who has  received  a  postal

ballot  paper and desires to vote shall record his vote on the  ballot

paper  in  accordance with the directions contained in Part I of  Form

13D and then enclose it in the cover in Form 13B.

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971,

for sub-rule (2).

 

2.  Subs., ibid.

3.  Ins., ibid.

----------------------------------------------------------------------

(2) The elector shall sign the declaration in Form 13A in the presence

of,  and  have the signature attested by, a stipendiary magistrate  or

such  other officer specified below, as may be appropriate, to whom he

is personally known or to whose satisfaction he has been identified-

 

(a)  in the case of a service voter, such officer as may be  appointed

in  this  behalf  by  the  Commanding Officer of  the  unit,  ship  or

establishment  in which the voter or her husband, as the case may  be,

is  employed or such officer as may be appointed in this behalf by the

diplomatic or consular representative of India in the country in which

such voter is resident;

 

(b) in the case of a special voter, an officer not below the rank of a

Deputy Secretary to Government;

 

(c) in the case of a voter on election duty, any gazetted officer 1[or

the  presiding  officer  of  the polling station at  which  he  is  on

election duty];

 

(d)  in  the  case  of  an elector  under  preventive  detention,  the

Superintendent  of the Jail or the Commandant of the detention camp in

which the elector is under detention;  and

 

(e)  in any other case, such officer as may be notified in this behalf

by the Election Commission.

 

 

25.   Assistance to illiterate or infirm voters.-(1) If an elector  is

unable  through  illiteracy, blindness or other physical infirmity  to

record  his vote on a postal ballot paper and sign the declaration, he

shall  take the ballot paper, together with declaration and the covers

received  by him to an officer competent to attest his signature under

sub-rule (2) of Rule 24 and request the officer to record his vote and

sign his declaration on his behalf.

 

(2)  Such officer shall thereupon mark the ballot paper in  accordance

with  the wishes of the elector in his presence, sign the  declaration

on  his  behalf and complete the appropriate certificate contained  in

Form 13A.

 

26.   Re-issue  of  ballot paper.-(1) When a postal ballot  paper  and

other  papers  sent  under  rule  23   are  for  any  reason  returned

undelivered,  the  returning officer may re-issue them by  post  under

certificate  of posting or deliver them or cause them to be  delivered

to the elector personally on a request being made by him.

 

(2)  If  any elector has inadvertently dealt with the ballot paper  or

any  of  the other papers sent to him under rule 23 in such  a  manner

that  they  cannot  conveniently be used, a second set of  the  papers

shall  be  issued to him after he has returned the spoiled papers  and

satisfied the returning officer of the inadvertence.

 

(3)  The returning officer shall cancel the spoiled papers so returned

and  keep  them  in  a  separate   packet  after  noting  thereon  the

particulars  of  the election and the serial numbers of the  cancelled

ballot papers.

 

27.   Return  of ballot paper.-(1) After an elector has  recorded  his

vote  and  made  his declaration under rule 24 or rule  25,  he  shall

return  the  ballot paper and declaration to the returning officer  in

accordance  with  the instructions communicated to him in Part  II  of

Form  13D so as to reach the returning officer before 2[the hour fixed

for the commencement of counting of votes].

 

(2)  If any cover containing a postal ballot paper is received by  the

returning  officer after the expiry of the time fixed in sub-rule (1),

he  shall note thereon the date and time of its receipt and shall keep

all such covers together in a separate packet.

 

(3)  The  returning  officer  shall keep in  safe  custody  until  the

commencement  of  the counting of votes all covers  containing  postal

ballot papers received by him.

 

 

_________________________________________________________________  ___

 

1.  Ins.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966.

 

2.   Subs.  by Notifn.  No.  S.O.  479A, dated the 27th January, 1971,

for certain words.

----------------------------------------------------------------------

                             1[PART IIIA

 

        PROCEDURE FOR VOTING BY THE NOTIFIED CLASS OF ELECTORS

 

27A.   Definitions.-In  this  Part,  unless  the  context  otherwise

requires,-

 

(a) "Assistant Returning Officer", for the notified class of electors,

means  the  Assistant  Returning  Officer  notified  by  the  Election

Commission for the purposes of this Part;

 

(b)  "notified  elector"  means an elector who belongs to a  class  of

persons  notified  by  the  Election Commission under  clause  (c)  of

section 60 of the Act.

 

27B.   Special provisions for voting by the notified class of electors

.-Notwithstanding  anything  contained in Part III, the provisions  of

this Part shall apply to a notified elector who wishes to vote by post

at an election.

 

27C.  Intimation by a notified elector.-A notified elector, who wishes

to  vote by post at an election shall send an application in Form  12C

to  the Assistant Returning Officer for the notified class of electors

so  as to reach him at least ten days before the date of the poll  and

on  receipt  of the intimation such Assistant Returning Officer  shall

issue a postal ballot paper to him:

 

Provided  that  an  application  which   does  not  furnish   complete

particulars  as required in Form 12C may be rejected if such Assistant

Returning  Officer,  despite  making reasonable efforts, is not  in  a

position to ascertain the requisite information:

 

Provided further that an application in Form 12C without a certificate

from  the  authorised  officer as required under Part II of  Form  12C

shall be rejected.

 

27D.   Form of ballot paper.-(1) Every postal ballot paper shall have

a  counterfoil  attached  thereto and the said ballot  paper  and  the

counterfoil shall be in such form and the particulars therein shall be

in such language or languages as the Election Commission may direct.

 

(2)  The  names  of the candidates shall be arranged  on  the  postal

ballot  paper  in  the  order in which they appear  in  the  list  of

contesting candidates.

 

(3)  If  two  or  more candidates bear the same name,  they  shall  be

distinguished  by the addition of their occupation or residence or  in

some other manner.

 

27E.   Issue of ballot paper.-A postal ballot paper shall be sent  by

post  under  certificate of posting to the notified  elector  together

with-

 

(a) a declaration in Form 13A;

 

(b) a cover in Form 13B;

 

(c) a large cover addressed to the Returning Officer in Form 13C;  and

 

(d) instructions for the guidance of the elector in Form 13E:

 

Provided that the Assistant Returning Officer of the notified class of

electors  may deliver, or cause to be delivered, the ballot paper  and

the Forms to the notified elector personally.

 

(2) The Assistant Returning Officer for the notified class of electors

shall at the same time-

 

(a)  record on the counterfoil of the ballot paper the electoral  roll

number  of the elector as entered in the marked copy of the  electoral

roll;

 

(b)  mark the name of the elector in the marked copy of the  electoral

roll  to indicate that a ballot paper has been issued to him  without,

however,  recording  therein  the serial number of  the  ballot  paper

issued to that elector;

 

(c)  ensure  that  the  elector is not allowed to vote  at  a  polling

station.

 

(3)  Every  officer under whose care or through whom a  postal  ballot

paper  is  sent  shall ensure its delivery to  the  addressee  without

delay.

 

(4) The Assistant Returning Officer for the notified class of electors

shall  ensure that ballot papers are issued to all such electors whose

intimation  has been received in accordance with rule 27C and who  are

entitled  to  vote by post before eight days from the date of poll  in

the  constituency and shall on expiry of the said period of eight days

keep  the marked copies of the electoral rolls in sealed envelopes and

record  on  the envelopes a brief description of its contents and  the

date  on  which  it was sealed and send the sealed  envelopes  to  the

Returning Officer concerned.

 

(5) The Assistant Returning Officer for the notified class of electors

shall  also  seal in a separate packet the counterfoils of the  ballot

papers  issued to electors entitled to vote by post and record on  the

packet  a  brief description of its contents and the date on which  it

was  sealed  and  send  the sealed packet  to  the  Returning  Officer

concerned.

 

 

_________________________________________________________________  ___

 

1.   Ins.  by Notifn. No.  S.O.  628[E], dated the 4th  August,

1999.

----------------------------------------------------------------------

 

                  

 

27F.   Recording  of vote.-(1) A notified elector who has  received  a

postal  ballot paper and desires to vote shall record his vote on  the

ballot paper in accordance with the instructions contained in Form 13E

and then enclose it in the cover in Form 13B.

 

(2) The notified elector shall sign the declaration in Form 13A in the

presence of, and have the signature attested by, an officer authorised

under sub-rule (2) of rule 27J.

 

27G.   Assistance to illiterate or infirm electors.- (1) If a notified

elector  is  unable  through illiteracy, blindness or  other  physical

infirmity  to  record his vote on a postal ballot paper and  sign  the

declaration,  he  shall  take  the  ballot  paper  together  with  the

declaration  and  the covers received by him to an officer  authorised

under  sub-rule (2) of rule 27J and request the officer to record  his

vote and sign his declaration on his behalf.

 

(2)  Such officer shall thereupon mark the ballot paper in  accordance

with  the wishes of the elector in his presence, sign the  declaration

on  his  behalf and complete all the requirements to be made  in  this

behlaf.

 

27H.   Re-issue  of ballot paper.-(1) When a postal ballot paper  and

other  papers  sent  under  rule  27E  are  for  any  reason  returned

undelivered, the Assistant Returning Officer for the notified class of

electors  may  re-issue them by post under certificate of  posting  or

deliver  them or cause them to be delivered to the elector  personally

either on a request being made by him or of his own.

 

(2)  If  any notified elector has inadvertently dealt with the  ballot

paper  or any of the other papers sent to him under rule 27E in such a

manner  that  they  cannot conveniently be used, a second set  of  the

papers shall be issued to him after he has returned the spoiled papers

and  satisfied the Assistant Returning Officer for the notified  class

of electors of the inadvertence.

 

(3) The Assistant Returning Officer for the notified class of electors

shall  cancel  the  spoiled  papers so returned and  keep  them  in  a

separate  packet after noting thereon the particulars of the  election

and the serial numbers of the cancelled ballot papers.

 

27-I.   Return  of  ballot paper.-(1) After a  notified  elector  has

recorded his vote and made his declaration under rule 27F or rule 27G,

he  shall return the ballot paper and the declaration to the Returning

Officer  concerned  before  the  hour fixed for  the  commencement  of

counting of votes.

 

(2)  If any cover containing a postal ballot paper is received by  the

Returning  Officer after the expiry of the time fixed in sub-rule (1),

he  shall note thereon the date and time of its receipt and shall keep

all such covers together in a separate packet.

 

(3)  The  Returning  Officer  shall keep in  safe  custody  until  the

commencement  of  the counting of votes all covers  containing  postal

ballot papers received by him.

 

27J.   Officers  authorised  to perform certain functions  under  this

Part.-(1)  The  officers  mentioned in sub-rule  (2)  shall  be  the

authorised officers for the purpose of-

 

(a) sub-rule (2) of rule 27G;

 

(b) issuing certificate in Part II of Form 12C.

 

(2) Any of the following officers shall be the authorised officers for

the purpose of sub-rule (1)-

 

(a) an officer incharge of a migrant camp/area;

 

(b)  an  officer incharge of an office from where the migrant  elector

draws his salary as a migrant employee;

 

(c)  an  officer  incharge of a treasury/bank from where  the  migrant

elector draws his pension as a pensioner;

 

(d) any gazetted officer.

 

27K.   Marked copy of the electoral roll.-The Returning Officer shall

ensure that the marked copy of the electoral roll received by him from

the  Assistant Returning Officer for the notified class of electors is

used  during  the poll in the constituency so that such  electors  who

have  been  supplied with a postal ballot paper do not cast  the  vote

again.

 

27L.   Notwithstanding  anything contained in rule 54A,  the  Election

Commission  may direct, by notification in the Official Gazette,  that

the  postal ballot papers may be mixed with the ordinary ballot papers

at the time of mixing of ordinary ballot papers under rule 59A and, in

that  case, the Election Commission may also prescribe, by  directions

to  the  Returning Officers, the manner in which the mixing of  postal

ballot  papers  shall be done with the ordinary ballot papers  in  the

constituency.]

 

 

                               PART IV

 

          VOTING IN PARLIAMENATARY AND ASSEMBLY CONSTITUENCIES

 

                             1[CHAPTER I

 

                          VOTING BY BALLOT]

 

28.   Definitions.-2[In  this  Chapter  and Chapter  II],  unless  the

context otherwise requires,-

 

(a) "candidate" means a contesting candidate;

 

(b)  "constituency"  means a parliamentary or  assembly  constituency;

and

 

(c) "polling agent", in relation to a polling station, means a polling

agent  of a candidate duly appointed under section 46 for the  polling

station and includes a candidate and the election agent of a candidate

when present at the polling station.

 

29.   Design of ballot boxes.-Every ballot box shall be of such design

as may be approved by the Election Commission.

 

30.   Form  of  ballot papers.-3[(1) Every ballot paper shall  have  a

counterfoil  attached  thereto,  and  the said ballot  paper  and  the

counterfoil  shall be in such form, and the particulars therein  shall

be  in  such  language or languages, as the  Election  Commission  may

direct.]

 

(2)  The names of the candidates shall be arranged on the ballot paper

in  the  same  order in which they appear in the  list  of  contesting

candidates.

 

(3)  If  two  or  more candidates bear the same name,  they  shall  be

distinguished  by the addition of their occupation or residence or  in

some other manner.

 

31.   Arrangements  at  polling  stations.-(1)  Outside  each  polling

station there shall be displayed prominently-

 

(a)  a  notice specifying the polling area the electors of  which  are

entitled to vote at the polling station and, when the polling area has

more  than  one  polling station, the particulars of the  electors  so

entitled;  and

 

(b) a copy of the list of contesting candidates.

 

(2)  At  each  polling station, there shall be set up  2[one  or  more

voting compartments] in which electors can record their votes screened

from observation.

 

(3)  The  returning  officer shall provide at each polling  station  a

sufficient  number of ballot boxes, copies of the relevant part of the

electoral   roll,   ballot  papers,   instruments  for  stamping   the

distinguishing  mark  on  ballot papers and  articles,  necessary  for

electors to mark the ballot papers.

 

 

_________________________________________________________________  ___

 

1.Ins.  by Notifn.  No.  S.O.  230(E), dated 24th March, 1992.

 

2.  Subs., ibid., for certain words.

 

3.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December,

1971.

 

----------------------------------------------------------------------

 

32.   Admission  to  polling  stations.-The  presiding  officer  shall

regulate the number of electors, to be admitted at any one time inside

the  polling  station  and shall exclude therefrom all  persons  other

than-

 

(a) polling officers;

 

(b) public servants on duty in connection with the election;

 

(c) persons authorised by the Election Commission;

 

(d) candidates, their election agents and subject to the provisions of

rule 13, one polling agent of each candidate;

 

(e) a child in arms accompanying an elector;

 

(f)  a  person accompanying a blind or infirm elector who cannot  move

without help;  and

 

(g)  such  other  persons as the returning officer  or  the  presiding

officer  may  employ under sub-rule (2) of rule 34 or sub-rule (1)  of

rule 35.

 

33.   Preparation of ballot boxes for poll.-(1) Where a paper seal  is

used  for securing a ballot box, the presiding officer shall affix his

own  signature on the paper seal and obtain thereon the signatures  of

such  of  the polling agents present as are desirous of  affixing  the

same.

 

(2)  The  presiding  officer shall thereafter fix the  paper  seal  so

signed  in  the space meant therefor in the ballot box and shall  then

secure and seal the box in such manner that the slit for the insertion

of ballot paper thereinto remains open.

 

(3)  The seals used for securing a ballot box shall be affixed in such

manner  that after the box has been closed it is not possible to  open

it without breaking the seals.

 

(4)  Where  it  is not necessary to use paper seals for  securing  the

ballot  boxes, the presiding officer shall secure and seal the  ballot

box  in  such manner that the slit for the insertion of ballot  papers

remains  open and shall allow the polling agents present to affix,  if

they so desire, their seals.

 

(5) Every ballot box used at a polling station shall bear labels, both

inside and outside, marked with-

 

(a) the serial number, if any, and name of the constituency;

 

(b) the serial number and name of the polling station;

 

(c) the serial number of the ballot box (to be filled in at the end of

the poll on the label outside the ballot box only);  and

 

(d) the date of poll.

 

(6)  Immediately  before the commencement of the poll,  the  presiding

officer  shall  demonstrate  to the polling agents and  other  persons

present  that the ballot box is empty and bears the labels referred to

in sub-rule (5).

 

(7) The ballot box shall then be closed, sealed and secured and placed

in full view of the presiding officer and the polling agents.

 

1[33A.    Marked  copy  of   electoral  roll.-Immediately  before  the

commencement  of the poll the presiding officer shall also demonstrate

to  the polling agents and others present that the marked copy of  the

electoral roll to be used during the poll does not contain-

 

2[(a)  any  entry other than those made in pursuance of clause (b)  of

sub-rule  (2)  of rule 20 or clause (b) of sub-rule (2) of  rule  27E;

and]

 

3[(b)  any mark other than the mark made in pursuance of clause (b) of

sub-rule (2) of rule 23 or clause (b) of sub-rule (2) of rule 27E.]

 

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

 

2.   Subs. by Notifn.  No.  S.O.  321(E), dated the 1st May, 1996,

for cl.  (a).

 

3.  Subs. by Notifn. S.O.  92(E), dated 25-1-1998.

 

-----------------------------------------------------------

                

34.  Facilities for women electors.-(1) Where a polling station is for

both  men  and women electors, the presiding officer may  direct  that

they  shall  be  admitted  into the  polling  station  alternately  in

separate batches.

 

(2) The returning officer or the presiding officer may appoint a woman

to  serve  as  an  attendant at any polling station  to  assist  women

electors  and also to assist the presiding officer generally in taking

the  poll in respect of women electors, and, in particular, to help in

searching any women elector in case it becomes necessary.

 

35.  Identification of electors.- (1) The presiding officer may employ

at  the  polling station such persons as he thinks fit to help in  the

identification  of  the electors or to assist him otherwise in  taking

the poll.

 

(2)  As each elector enters the polling station, the presiding officer

or  the  polling officer authorised by him in this behalf shall  check

the  elector's  name and other particulars with the relevant entry  in

the electoral roll and then call out the serial number, name and other

particulars of the elector.

 

(3)  Where the polling station is situated in a constituency, electors

of  which have been supplied with identity cards under the  provisions

of the Registration of Electors Rules, 1960, the elector shall produce

his  identity card before the presiding officer or the polling officer

authorised by him in this behalf.

 

(4)  In  deciding the right of a person to obtain a ballot paper,  the

presiding  officer  or the polling officer, as the case may be,  shall

overlook  merely  clerical  or  printing errors in  an  entry  in  the

electoral  roll, if he is satisfied that such person is identical with

the elector to whom such entry relates.

 

1[35A.   Facilities  for  public servants on  election  duty.-(1)  The

provisions  of  rule 35 shall not apply to any person who produces  at

the  polling station an election duty certificate in Form 12B and asks

for the issue of a ballot paper to him although the polling station is

different from the one where he is entitled to vote.

 

(2) On production of such certificate the presiding officer shall-

 

(a) obtain thereon the signature of the person producing it;

 

(b)  have the person's name and electoral roll number as mentioned  in

the certificate entered at the end of the marked copy of the electoral

roll;  and

 

(c)  issue to him a ballot paper, and permit him to vote, in the  same

manner as for an elector entitled to vote at that polling station.]

 

36.   Challenging of identity.-(1) Any polling agent may challenge the

identity  of  a  person claiming to be a particular elector  by  first

depositing  a sum of two rupees in cash with the presiding officer for

each such challenge.

 

(2) On such deposit being made, the presiding officer shall-

 

(a) warn the person challenged of the penalty for personation;

 

(b)  read the relevant entry in the electoral roll in full and ask him

whether he is the person referred to in that entry;

 

(c) enter his name and address in the list of challenged votes in Form

14;  and

 

(d) require him to affix his signature in the said list.

 

(3) The presiding officer shall thereafter hold a summary inquiry into

the challenge and may for that purpose-

 

(a)  require  the  challenger  to  adduce evidence  in  proof  of  the

challenge and the person challenged to adduce evidence in proof of his

identity;

 

(b)  put  to  the person challenged any questions  necessary  for  the

purpose of establishing his identity and require him to answer them on

oath;  and

 

(c)  administer an oath to the person challenged and any other  person

offering to give evidence.

 

(4)  If,  after the inquiry, the presiding officer considers that  the

challenge  has  not  been  established  he  shall  allow  the   person

challenged  to vote;  and if he considers that the challenge has  been

established, he shall debar the person challenged from voting.

 

(5)  If the presiding officer is of the opinion that the challenge  is

frivolous or has not been made in good faith, he shall direct that the

deposit made under sub-rule (1) be forfeited to Government, and in any

other case, he shall return to the challenger at the conclusion of the

inquiry.

 

_________________________________________________________________  ___

 

1.  Subs. by S.O. 628(E), dated the 4th August,1999.

---------------------------------------------------------------------

 

 37.   Safeguards  against personation.-(1) Every elector  about  whose

identity the presiding officer or the polling officer, as the case may

be,  is satisfied, shall allow his left forefinger to be inspected  by

the  presiding officer or polling officer and an indelible ink mark to

be put on it.

 

(2) If any elector-

 

(a)  refuses to allow his left forefinger to be inspected or marked in

accordance  with  sub-rule (1) or has already such a mark on his  left

forefinger or does any act with a view to removing the ink mark, or

 

(b)  fails  or  refuses to produce his identity card  as  required  by

sub-rule  (3)  of  rule 35,

 

he shall not be supplied with any ballot paper or allowed to vote.

 

(3)   Where  a  poll  is   taken  simultaneously  in  a  parliamentary

constituency  and  an  assembly constituency, an  elector  whose  left

forefinger  has been marked with indelible ink or who has produced his

identity  card  at one such election shall,  notwithstanding  anything

contained  in  sub-rules (1) and (2), be supplied with a ballot  paper

for the other election.

 

(4)  Any  reference in this rule to the left forefinger of an  elector

shall,  in the case where the elector has his left forefinger missing,

be  construed as a reference to any other finger of his left hand, and

shall, in the case where all the fingers of his left hand are missing,

be  construed as a reference to the forefinger or any other finger  of

his  right  hand, and shall in the case where all his fingers of  both

the hands are missing be construed as a reference to such extremity of

his left or right arm as he possesses.

 

1[38.   Issue  of  ballot papers to electors.-(1) Every  ballot  paper

before  it  is  issued  to an elector, and  the  counterfoil  attached

thereto  shall be stamped on the back with such distinguishing mark as

the  Election Commission may direct, and every ballot paper, before it

is  issued,  shall  be  signed in full on its back  by  the  presiding

officer.

 

(2)  At the time of issuing a ballot paper to an elector, the  polling

officer shall-

 

(a) record on its counterfoil the electoral roll number of the elector

as entered in the marked copy of the electoral roll;

 

2[(b)  obtain the signature or thumb impression of that elector on the

said counterfoil;  and]

 

(c)  mark the name of the elector in the marked copy of the  electoral

roll  to indicate that a ballot paper has been issued to him,  without

however recording therein the serial number of the ballot paper issued

to that elector:

 

2[Provided  that  no  ballot paper shall be delivered  to  an  elector

unless he has put his signature or thumb impression on the counterfoil

of that ballot paper.

 

(3)  Notwithstanding anything contained in sub-rule (2) of rule 2,  it

shall not be necessary for any presiding officer or polling officer or

any other officer to attest the thumb impression of the elector on the

counterfoil.]

 

(4)  No  person  in  the polling station shall note  down  the  serial

numbers  of  the  ballot  papers   issued  to  particular   electors.]

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

 

2.   Ins.   by  Notifn.  No.  S.O.  518(E), dated the  7th  September,

1979.

----------------------------------------------------------------------

 

1[39.   Maintenance  of secrecy of voting by electors  within  polling

station and voting procedure.-(1) Every elector to whom a ballot paper

has  been  issued under rule 38 or under any other provision of  these

rules, shall maintain secrecy of voting within the polling station and

for that purpose observe the voting procedure hereinafter laid down.

 

(2) The elector on receiving the ballot paper shall forthwith-

 

(a) proceed to one of the voting compartments;

 

(b) there make a mark on the ballot paper with the instrument supplied

for  the  purpose on or near the symbol of the candidate for  whom  he

intends to vote;

 

(c) fold the ballot paper so as to conceal his vote;

 

(d) if required, show to the presiding officer the distinguishing mark

on the ballot paper;

 

(e) insert the folded ballot paper into the ballot box;  and

 

(f) quit the polling station.

 

(3) Every elector shall vote without undue delay.

 

(4)  No  elector shall be allowed to enter a voting  compartment  when

another elector is inside it.

 

(5)  If  an elector to whom a ballot paper has been  issued,  refuses,

after warning given by the presiding officer, to observe the procedure

as  laid  down in sub-rule (2), the ballot paper issued to him  shall,

whether  he  has recorded his vote thereon or not, be taken back  from

him  by the presiding officer or a polling officer under the direction

of  the presiding officer.

 

(6)  After the ballot paper has been taken back, the presiding officer

shall  record  on  its back the words  "Cancelled:   voting  procedure

violated" and put his signature below those words.

 

(7)  All  the  ballot papers on which the  words  "Cancelled:   voting

procedure  violated"  are recorded, shall be kept in a separate  cover

which  shall  bear  on  its face the  words  "Ballot  papers:   voting

procedure violated".

 

(8)  Without prejudice to any other penalty to which an elector,  from

whom  a  ballot paper has been taken back under sub-rule (5),  may  be

liable,  the vote, if any, recorded on such ballot paper shall not  be

counted.]

 

2[40.   Recording  of  votes of blind or infirm electors.-(1)  If  the

presiding  officer  is  satisfied  that owing to  blindness  or  other

physical  infirmity  an elector is unable to recognise the symbols  on

the  ballot  paper or to make a mark thereon without  assistance,  the

presiding  officer  shall  permit  the  elector to  take  with  him  a

companion  of  not  less than 3[eighteen] years of age to  the  voting

compartment  for recording the vote on the ballet paper on his  behalf

and  in accordance with his wishes, and, if necessary, for folding the

ballot  paper  so  as to conceal the vote and inserting  it  into  the

ballot box:

 

Provided  that no person shall be permitted to act as the companion of

more than one elector at any polling station on the same day:

 

Provided  further  that before any person is permitted to act  as  the

companion  of an elector on any day under this rule, the person  shall

be  required to declare that he will keep secret the vote recorded  by

him  on behalf of the elector and that he has not already acted as the

companion of any other elector at any polling station on that day.

 

(2) The presiding officer shall keep a record in Form 14A of all cases

under this rule.]

 

_________________________________________________________________  ___

 

1. Subs. by Notifn. No. S.O. 1433, dated the 19th April, 1968.

 

2.   Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964,

for  rule  40.

 

3.  Subs., by S.O.  542(E), dated the 13th September, 1989.

----------------------------------------------------------------------

 

                

41.   Spoilt  and  returned  ballot papers.-(1)  An  elector  who  has

inadvertently  dealt  with  his ballot paper in such  manner  that  it

cannot  be conveniently used as a ballot paper may, on returning it to

the  presiding  officer and on satisfying him of the inadvertence,  be

given another ballot paper, and 1[the ballot paper so returned and the

counterfoil   of  such  ballot  paper]   shall  be  marked   ``Spoilt:

cancelled'' by the presiding officer.

 

(2)  If  an elector after obtaining a ballot paper decides not to  use

it,  he  shall  return it to the presiding officer, and  1[the  ballot

paper  so returned and the counterfoil of such ballot paper] shall  be

marked as ``Returned:  cancelled'' by the presiding officer.

 

(3)  All  ballot papers cancelled under sub-rule (1) or  sub-rule  (2)

shall be kept in a separate packet.

 

42.   Tendered  votes.-(1)  If a person representing himself to  be  a

particular elector applies for a ballot paper after another person has

already  voted as such elector, he shall, on satisfactorily  answering

such  questions relating to his identity as the presiding officer  may

ask, be entitled, subject to the following provisions of this rule, to

mark  a  ballot  paper (hereinafter in these rules referred  to  as  a

"tendered ballot paper") in the same manner as any other elector.

 

(2)  Every  such person shall, before being supplied with  a  tendered

ballot  paper,  sign his name against the entry relating to him  in  a

list in Form 15.

 

1[(3)  A  tendered ballot paper shall be the same as the other  ballot

papers used at the polling except that-

 

(a)  such  tendered  ballot paper shall be serially the  last  in  the

bundle of ballot papers issued for use at the polling station;  and

 

(b)  such tendered ballot paper and its counterfoil shall be  endorsed

on  the back with the words "tendered ballot paper" by the presiding

officer in his own hand and signed by him.]

 

(4)  The elector, after marking a tendered ballot paper in the  voting

compartment  and  folding  it, shall, instead of putting it  into  the

ballot  box, give it to the presiding officer, who shall place it in a

cover specially kept for the purpose.

 

43.   Closing of poll.-(1) The presiding officer shall close a polling

station  at  the hour fixed in that behalf under section 56 and  shall

not thereafter admit any elector into the polling station:

 

Provided that all electors present at the polling station before it is

closed shall be allowed to cast their votes.

 

(2)  If  any  question arises whether an elector was  present  at  the

polling  station  before  it was closed, it shall be  decided  by  the

presiding officer and his decision shall be final.

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

----------------------------------------------------------------------

 

 44.   Sealing  of ballot boxes after poll.-(1) As soon as  practicable

after  the closing of the poll, the presiding officer shall close  the

slit  of  the  ballot  box, and where the box  does  not  contain  any

mechanical  device for closing the slit, he shall seal up the slit and

also allow any polling agent present to affix his seal.

 

(2) The ballot box shall thereafter be sealed and secured.

 

(3) Where it becomes necessary to use a second ballot box by reason of

the  first  ballot  box getting full, the first box shall  be  closed,

sealed and secured as provided in sub-rules (1) and (2) before another

ballot box is put into use.

 

(4) The foregoing provisions of this rule shall not apply at a polling

station  to the presiding officer of which the Election Commission has

issued  a direction asking him to proceed in accordance with  sub-rule

(5).

 

(5)  At  any  such polling station, as soon as practicable  after  the

close of poll, the presiding officer shall-

 

(a)  transfer  all  the ballot papers contained in the ballot  box  or

boxes used at that polling station, without examining or counting them

and  with due regard to the secrecy of the ballot, into a cloth bag or

cloth-lined  cover  after demonstrating to the polling agents  present

that  the bag or cover is empty;

 

(b)  allow  the polling agents present to inspect each ballot box  and

demonstrate to them that it has been emptied;

 

(c)  record on the bag or cover the name of the constituency, the name

of the polling station and the date of the poll;  and

 

(d) seal the bag or cover and allow any polling agent present to affix

his seal thereon.

 

 

45.   Account of ballot papers.-1[(1)] The presiding officer shall  at

the  close  of the poll prepare a ballot paper account in Form 16  and

enclose it in a separate cover with the words ``Ballot Paper Account''

superscribed thereon.

 

2[(2)  The  presiding  officer shall furnish to  every  polling  agent

present  at  the close of the poll a true copy of the entries made  in

the  ballot  paper  account after obtaining a receipt  from  the  said

polling agent therefor and shall also attest it as a true copy.]

 

46.   Sealing  of other packets.-(1) The presiding officer shall  then

make into separate packets-

 

(a) the marked copy of the electoral roll;

 

3[(aa) the counterfoils of the used ballot paper;]

 

4[(b)  the ballot papers signed in full by the presiding officer under

sub-rule (1) of rule 38 but not issued to the voters;

 

(bb) any other ballot papers not issued to the voters;

 

(c)  the  ballot  papers cancelled for violation of  voting  procedure

under rule 39;

 

(cc) any other cancelled ballot papers;]

 

(d)  the  cover containing the tendered ballot papers and the list  in

Form 15;

 

(e) the list of challenged votes;  and

 

(f) any other papers directed by the Election Commission to be kept in

a sealed packet.

 

4[(2) Each such packet shall be sealed with the seals of the presiding

officer  and with the seals either of the candidate or of his election

agent  or  of  his  polling agent who may be present  at  the  polling

station    and   may   desire   to    affix   his   seals    thereon.]

_________________________________________________________________  ___

 

1.   Rule 45 renumbered as sub-rule (1) of that rule by Notifn.   No.

S.O.  3875, dated the 15th December, 1966.

 

2.  Subs.  by Notifn.  No.  S.O.  229(E), dated the 26th May, 1975.

 

3.   Ins.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

 

4.   Subs.  by Notifn.  No.  S.O.  4542, dated the 20th December, 1968

(w.e.f.  1-1-1969).

______________________________________________________________________

 47.  Transmission of ballot boxes, etc., to the returning officer.-(1)

The  presiding officer shall then deliver or cause to be delivered  to

the  returning  officer  at such place as the  returning  officer  may

direct-

 

(a)  the  ballot  boxes  or, as the case may be, the  bags  or  covers

referred to in rule 44;

 

(b) the ballot paper account;

 

(c)  the  sealed  packets referred to in rule 46;  and

 

(d) all other papers used at the poll.

 

 

(2)  The  returning officer shall make adequate arrangements  for  the

safe  transport of all ballot boxes, packets and other papers and  for

their safe custody until the commencement of the counting of votes.

 

48.   Procedure on adjournment of poll.-(1) If the poll at any polling

station  is  adjourned  under  sub-section  (1)  of  section  57,  the

provisions of rules 44 to 47 shall, as far as practicable, apply as if

the poll was closed at the hour fixed in that behalf under section 56.

 

(2)  When  an adjourned poll is recommenced under sub-section  (2)  of

section  57,  the  electors  who have already voted  at  the  poll  so

adjourned shall not be allowed to vote again.

 

(3)  The returning officer shall provide the presiding officer of  the

polling  station at which such adjourned poll is held, with the sealed

packet  containing  the  marked copy of the electoral roll and  a  new

ballot box.

 

(4) The presiding officer shall open the sealed packet in the presence

of the polling agents present and use the marked copy of the electoral

roll 1[for marking the names of the electors to whom the ballot papers

are  issued  at the adjourned poll, without however recording  therein

the serial number thereof].

 

(5)  The  provisions of rules 28 to 47 shall apply in relation to  the

conduct  of  an adjourned poll as they apply in relation to  the  poll

before it was so adjourned.

 

49.    Voting   by   ballot    at   notified   polling   stations.-(1)

Notwithstanding anything contained in the preceding provisions of this

Part,  the  Election Commission may, by notification published in  the

Official Gazette at least 15 days before the date, or the first of the

dates,  of  poll appointed for an election, direct that the method  of

voting  by  ballot shall be followed in that election at such  polling

stations as may be specified in the notification.

 

(2) Every such polling station is hereafter in these rules referred to

as a "notified polling station".

 

(3)  The provisions of rules 28 to 48 shall apply in relation to every

notified  polling  station  subject to  the  following  modifications,

namely:-

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971,

for certain words.

----------------------------------------------------------------------

 (a) in lieu of rule 30, the following rule shall apply:-

 

"30A.   Form  of  ballot paper.-Every ballot paper shall be  of  such

design as the Election Commisison may decide.";

 

(b)  in  lieu of sub-rules (2) and (3) of rule 31, the following  sub-

rules shall apply:-

 

"(2) At each notified polling station there shall be set up one voting

compartment  in which the ballot boxes, one for each candidate,  shall

be placed for the reception of ballot papers during the poll and which

shall  be so designed that an elector can insert a ballot paper in any

of  the ballot boxes without being observed by any person outside  the

compartment.

 

(3)  The  returning  officer  shall provide at  each  notfied  polling

station  a  sufficient number of ballot boxes, copies of the  relevant

part  of  the  electoral roll, ballot papers and such  other  election

materials as may be required for taking the poll.";

 

(c)  in  lieu of sub-rules (5), (6) and (7) of rule 33, the  following

sub-rules shall apply:-

 

"(5)  The  symmbol allotted to each candidate under rule 10  shall  be

printed  on lables which shall be affixed both inside and outside  the

ballot box and such ballot box shall thereafter be deemed to have been

allotted to that candidate.

 

(6)   Each  ballot  box  shall  also   be  marked  with   such   other

distinguishing marks as the Election Commission may direct.

 

(7)  Immediately  before the commencement of the poll, the  presiding

officer  shall  allow  inspection of each ballot box  by  the  polling

agents  present  and  demonstrate to them that (a) it  is  empty,  (b)

proper  lables have been affixed both inside and outside the box,  and

(c) the ballot box is marked in accordance with sub-rule (6).

 

(8) After all the ballot boxes have been labelled, secured and sealed,

they  shall be placed in the voting compartment side by side the  same

order  in  which  the  names  of the  candidates  to  whom  they  have

respectively   been  allotted  appear  in   the  list  of   contesting

candidates.";

 

1[cc) in lieu of rule 38, the following rule shall apply:-

 

"38B Issue of ballot papers to electors.- (1) Every ballot paper shall

before issue to an elector be-

 

(a)  stamped with such distinguishing mark as the Election  Commission

may direct;  and

 

(b) signed in full on its back by the presiding officer.

 

(2)  At the time of issuing a ballot paper to an elector, the polling

officer  shall  record  the serial number thereof  against  the  entry

relating to the elector in the marked copy of the electoral roll.

---------------------------------------------------------------------

1. Ins. by Notifn. No. S.O. 5573, dated the 23rd December, 1971.

---------------------------------------------------------------------

(3) Save as provided in sub-rule (2), no person in the polling station

shall  note  down  the serial numbers of the ballot papers  issued  to

particulars electors.";]

 

(d)  in  lieu  of 1[sub-rule (2) of rule 39], the  following  sub-rule

shall apply:-

 

"(1)  On  receiving the ballot paper, the elector shall  forthwith  go

into  the  voting compartment and insert the ballot paper through  the

slit  into the ballot box allotted to the candidate for whom he wishes

to vote.";

 

2[(e) in lieu of sub-rule (1) of rule 40, the following sub-rule shall

apply:-

 

"(1)  If the presiding officer is satisfied that owing to blindness or

other physical infirmity an elector is unable to recognise the symbols

on  the ballot boxes or to insert the ballot paper into a ballot  box,

the  presiding  officer  shall permit the elector to take with  him  a

companion  of  not  less than 3[eighteen] years of age to  the  voting

compartment  for  ascertaining from him the name of the candidate  for

whom  he  wishes to vote and for inserting the ballot paper  into  the

ballot  box  of such candidate in accordance with the wishes  of  such

elector:

 

Provided  that no person shall be permitted to act as the companion of

more than one elector at any polling station on the same day:

 

Provided  further  that before any person is permitted to act  as  the

companion  of an elector on any day under this rule, the person  shall

be  required  to  declare  that he will keep secret the  name  of  the

candidate  for whom the elector has voted and that he has not  already

acted  as the companion of any other elector at any polling station on

that day."];

 

(f) in lieu of rule 42, the following rules shall apply:--

 

`42A.   Tendered votes.- (1) If a person representing himself to be  a

particular elector applies for a ballot paper after another person has

already  voted as such elector, he shall, on satisfactorily  answering

such  questions relating to his identity as the presiding officer  may

ask,  be  supplied with a ballot paper in Form 17 (hereafter in  these

rules referred to as a "tendered ballot paper").

 

(2)  Every  such person shall, before being supplied with  a  tendered

ballot  paper,  sign his name against the entry relating to him  in  a

list in Form 15.

 

(3)  Such person shall thereafter record on the tendered ballot  paper

the name of the candidate for whom he wishes to vote;  but if owing to

illiteracy,  blindness,  physical infirmity or any other reason he  is

unable  to  make  such record, the presiding officer shall  do  so  in

accordance with his wishes.

 

(4) The procedure laid down in sub-rule (3) shall be followed with

due regard to secrecy.

 

(5)  Every  such tendered ballot paper shall forthwith be placed in  a

cover specially kept for the purpose.

 

42B.   Presiding officer's entry into voting compartment during poll.-

(1)  The presiding officer may, whenever he considers it necessary  to

do so, enter the voting compartment during poll and take such steps as

may  be  necessary  to ensure that the ballot boxes  therein  are  not

tampered or interfered within any way.

 

(2) If the presiding officer has reason to suspect that an elector who

has  entered  the  voting  compartment   is  tampering  or   otherwise

interfering  with  any  ballot box or has remained inside  the  voting

compartment  unduly  long, he shall enter the voting  compartment  and

take  such  steps as may be necessary to ensure the smooth and  prompt

progress of the poll.

---------------------------------------------------------------------

 

1.  Subs.  by Notifn.  No.  S.O.  1433, dated the 19th April, 1968.

 

2.   Subs.   by  Notifn.  No.  S.O.  3662, dated the  12th  October,

1964, for cl.  (e).

 

3.  Subs by S.O.  542(E), dated the 13th July, 1989.

----------------------------------------------------------------------(3) Whenever the presiding officer enters the voting compartment under

this rule he shall permit the polling agents present to accompany him.

 

42C.   Disposal of ballot papers found wholly or partly outside ballot

boxes.-  (1)  If any ballot paper which has been issued to an  elector

has  not  been inserted by him into any ballot box but is  found  any-

where  in  or near the polling station, whether within or outside  the

voting  compartment  it shall be deemed to have been returned  to  the

presiding  officer  under  sub-rule  (2) of rule  41  and  dealt  with

accordingly.

 

(2)  If a ballot paper is found partly inserted into the ballot box of

a  candidate, it shall be presumed that the intention of the  elector

was  to  cast that vote for that candidate and the  presiding  officer

shall accordingly push the ballot paper into the ballot box.';

 

(g) in lieu of rule 44, the following rule shall apply:-

 

"44A.  Sealing of ballot boxes after poll.- (1) As soon as practicable

after  the closing of the poll, the presiding officer shall close  the

slit  of  each  ballot  box and where the boxes  do  not  contain  any

mechanical  device for closing the slit, he shall seal up the slit and

also allow any polling agent present to affix his seals.

 

(2) All the ballot boxes shall thereafter be sealed and secured.";

 

1*                   *                   *                    *                   *

 

2[(i) clause (aa) of sub-rule (1) of rule 46 shall not apply; and

 

(j) in lieu of sub-rules (3) and (4) of rule 48, the following sub-

rule shall apply:-

 

"(3) The returning officer shall provide the presiding officer of

the polling station at which such adjourned poll is held with the

sealed packet containing the marked copy of the electors roll and

a set of new ballot boxes.

 

(4) The presiding officer shall open the sealed packet in the presence

of the polling agents present and use the marked copy of the electoral

roll  for recoridng the serial numbers of the ballot papers issued  to

elector at the ajourned poll.".]

 

----------------------------------------------------------------------

1.Cl.(h)  omitted  by  Notifn.   No.  S.O.  518(E),  dated  the  7th

September,  1979.

 

2.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971,

for cls.  (i) and (j).

 

----------------------------------------------------------------------

                            1[CHAPTER II]

 

                 VOTING BY ELECTRONIC VOTING MACHINES

 

49A.   Design  of Electronic Voting Machines.-Every electronic  voting

machine  (hereinafter referred to as the voting machine) shall have  a

control  unit and a balloting unit and shall be of such designs as may

be approved by the Election Commission.

 

49B.   Preparation of voting machine by the returning Officer.-(1) The

balloting  unit  of the voting machine shall contain such  particulars

and  in  such  language or languages as the  Election  Commission  may

specify.

 

(2)  The  names of the candidates shall be arranged on  the  balloting

unit  in  the  same  order in which they appear in  the  list  of  the

contesting candidates.

 

(3)  If  two  or  more candidates bear the same name,  they  shall  be

distinguished  by the addition of their occupation or residence or  in

some other manner.

 

(4)  Subject  to the foregoing provisions of this rule, the  returning

officer shall,-

 

(a)  fix  the label containing the names and symbol of the  contesting

candidates  in  the balloting unit and secure that unit with his  seal

and  the seals of such of the contesting candidates or their  election

agents present as are desirous of affixing the same;

 

(b)  set  the number of contesting candidates and close the  candidate

set  section  in the control unit and secure it with his seal and  the

seals  of  such of the contesting candidates or their election  agents

present as are desirous of affixing the same.

 

49C.   Arrangements at the polling stations.-(1) Outside each  polling

station there shall be displayed prominently-

 

(a)  a  notice specifying the polling area, the electors of which  are

entitled to vote at the polling station and, when the polling area has

more  than  one  polling station, the particulars of the  electors  so

entitled;  and

 

(b) a copy of the list of contesting candidates.

 

(2)  At each polling station there shall be set up one or more  voting

compartments  in  which the electors can record their votes free  from

observation.

 

(3)  The  returning officer shall provide at each polling station  one

voting  machine and copies of relevant part of the electoral roll  and

such other election material as may be necessary for taking the poll.

 

(4) Without prejudice to the provisions of sub-rule (3), the returning

officer  may,  with the previous approval of the Election  Commission,

provide  one  common voting machine for two or more  polling  stations

located in the same premises.

 

_________________________________________________________________  ___

 

     1. Ins. by Notifn. No. S.O. 230(E), dated the 24th March, 1992.

---------------------------------------------------------------------

 

                  

49D.   Admission  to  polling stations.-The  presiding  officer  shall

regulate the number of electors, to be admitted at any one time inside

the  polling  station and shall exclude therefrom all  persons  other

than-

 

(a) polling officers;

 

(b) public servants on duty in connection with the election;

 

(c) persons authorised by the Election Commission;

 

(d) candidates, their election agents and subject to the provisions of

rule 13, one polling agent of each candidate;

 

(e) a child in arms accompanying as elector;

 

(f)  a  person accompanying a blind or infirm elector who cannot  move

without help;  and

 

(g)  such  other  person  as the returning officer  or  the  presiding

officer  may employ under sub-rule (2) of rule 49-G or sub-rule (1) of

rule 49-H.

 

49E.  Preparation of voting machine for poll.-(1) The control unit and

balloting  unit of every voting machine used at polling station  shall

bear a label marked with-

 

(a) the serial number, if any, and the name of the constituency;

 

(b)  the serial number and name of the polling station or stations  as

the case may be;

 

(c) the serial number of the unit;  and

 

(d) the date of poll.

 

(2)  Immediately  before the commencement of the poll,  the  presiding

officer  shall  demonstrate  to the polling agents and  other  persons

present  that no voter has been already recorded in the voting machine

and it bears the label referred to in sub-rule (4).

 

(3)  A  paper seal shall be used for securing the control unit of  the

voting  machine,  and  the  presiding  officer  shall  affix  his  own

signature  on the paper seal and obtain thereon the signature of  such

of the polling agents present as the desirous of affixing the same.

 

(4)  The  presiding  officer shall thereafter fix the  paper  seal  so

signed  in the space meant therefor in the control unit of the  voting

machine and shall secure and seal the same.

 

(5) The seal used for securing the control unit shall be fixed in such

manner that after in unit has been sealed, it is not possible to press

the ``result button'' without breaking the seal.

 

(6)  The  control unit shall be closed and secured and placed in  full

view of the presiding officer and the polling agents and the balloting

unit placed in the voting compartment.

----------------------------------------------------------------------

 

 49F.    Marked   copy  of   electoral  roll.-Immediately  before   the

commencement of the poll, the presiding officer shall also demonstrate

to  the polling agents and others present that the marked copy of  the

electoral roll to be used during the poll does not contain-

 

(a)  any  entry  other than that made in pursuance of  clause  (b)  of

sub-rule (2) of rule 20;  and

 

(b)  any  mark other than the mark made in pursuance of clause (b)  of

sub-rule (2) of rule 23.

 

49G.   Facilities  for women electors.-(1) Where a polling station  is

for both men and women electors, the presiding officer may direct that

they  shall  be  admitted  into the  polling  station  alternately  in

separate batches.

 

(2) The returning officer or the presiding officer may appoint a woman

to  serve  as  an  attendant at any polling station  to  assist  women

electors  and also to assist the presiding officer generally in taking

the  poll  in  respect of women electors, and in particular,  to  help

frisking any woman elector in case it becomes necessary.

 

49H.  Identification of electors.-(1) The presiding officer may employ

at  the  polling station such persons as he thinks fit to help in  the

identification  of  the electors or to assist him otherwise in  taking

the poll.

 

(2)  As each elector enters the polling station, the presiding officer

or  the  polling officer authorised by him in this behalf shall  check

the  elector's  name and other particulars with the relevant entry  in

the electoral roll and then call out the serial number, name and other

particulars of the elector.

 

(3)  Where the polling station is situated in a constituency  electors

of  which have been supplied with identity cards under the  provisions

of the Registration of Electors Rules, 1960, the elector shall produce

his  identity card before the presiding officer or the polling officer

authorised by him in this behalf.

 

(4)  In deciding the right of a person to cast his vote, the presiding

officer  or  the polling officer, as the case may be, shall  over-look

the  clerical or printing errors in an entry in the electoral roll  if

he is satisfied that such person is identical with the elector to whom

such entry relates.

 

49-I.   Facilities  for  public  servants on  election  duty.-(1)  The

provisions  of rule 49-H shall not apply to any person who produces at

the polling station an election duty certificate in Form 12B and seeks

permission  to  cast his vote at that polling station although  it  is

different from the one where he is entitled to vote.

 

(2) On production of such certificate, the presiding officer shall-

 

(a) obtain thereon, the signature of the person producing it;

 

(b)  have the person's name and electoral roll number as mentioned  in

the certificate entered at the end of the marked copy of the electoral

roll;  and

 

(c)  permit him to cast his vote in the same manner as for an  elector

entitled to vote at that polling station.

----------------------------------------------------------------------

 

                   CONDUCT OF ELECTIONS RULES, 1961

                     (Statutory Rules and Order)

 

49J.  Challenging of identity.-(1) Any polling agent may challenge the

identity  of  a  person claiming to be a particular elector  by  first

depositing  a sum of two rupees in cash with the presiding officer for

each such challenge.

 

(2) On such deposit being made, the presiding officer shall-

 

(a) warm the person challenged of the penalty for personation;

 

(b)  read the relevant entry in the electoral roll in full and ask him

whether he is the person referred to in that entry;

 

(c) enter his name and address in the list of challenged votes in Form

14;  and

 

(d) require him to affix his signature in the said list.

 

(3) The presiding officer shall thereafter hold a summary inquiry into

the challenge and may for that purpose-

 

(a)  require  the  challenger  to  adduce evidence  in  proof  of  the

challenge and the person challenged to adduce evidence of proof of his

identity;

 

(b)  put  to  the person challenged any questions  necessary  for  the

purpose of establishing his identity and require him to answer them on

oath;  and

 

(c)  administer an oath to the person challenged and any other  person

offering to give evidence.

 

(4)  If,  after the inquiry, the presiding officer considers that  the

challenge  has  not  been  established  he  shall  allow  the   person

challenged  to vote;  and if he considers that the challenge has  been

established, he shall debar the person challenged from voting.

 

(5)  If the presiding officer is of the opinion that the challenge  is

frivolous or has not been made in good faith, he shall direct that the

deposit  made under sub-rule (1) be forfeited to Government and in any

other  case,  returned  to  the challenger at the  conclusion  of  the

inquiry.

 

49K.   Safeguards  against personation.-(1) Every elector about  whose

identity the presiding officer or the polling officer, as the case may

be,  is satisfied, shall allow his left forefinger to be inspected  by

the  presiding officer or polling officer and an indelible ink mark to

be put on it.

 

(2) If any elector-

 

(a)  refuse to allow his left forefinger to be inspected or marked  in

accordance  with  sub-rule (1) or has already such a mark on his  left

forefinger or does any act with a view to removing the ink mark, or

 

(b)  fails  or  refuses to produce his identity card  as  required  by

sub-rule (3) of rule 49-H he shall not be allowed to vote.

 

(3)   Where  a  poll  is   taken  simultaneously  in  a  Parliamentary

constituency  and  an  assembly constituency, and elector  whose  left

forefinger  has been marked with indelible ink or who has produced his

identity  card  at one such election, shall  notwithstanding  anything

contained  in sub-rules (1) and (2) be permitted to cast his vote  for

the other election.

 

(4)  Any  reference in this rule to the left forefinger of an  elector

shall,  in the case where the elector has his left forefinger missing,

be  construed as a reference to any other finger to his left hand, and

shall, in the case where all the fingers of his left hand are missing,

be  construed as a reference to the forefinger or any other finger  of

his  right  hand, and shall in the case where all his fingers of  both

the hands are missing be construed as a reference to such extremity of

his left or right arm as he possesses.

 

----------------------------------------------------------------------

 

49L.   Procedure for voting by voting machines.-(1) Before  permitting

an elector to vote, the polling officer shall-

 

(a)  record the electoral roll number of the elector as entered in the

marked copy of the electoral roll in a register of voters in Form 17A.

 

(b) obtain the signature or the thumb impression of the elector on the

said register of votes;  and

 

(c)  mark the name of the elector in the marked copy of the  electoral

roll to indicate that he has been allowed to vote:

 

Provided  that  no elector shall be allowed to vote unless he has  his

signature or thumb impression on the register of voters.

 

(2)  Notwithstanding anything contained in sub-rule (2) of rule 2,  it

shall be necessary for any presiding officer or polling officer or any

other  officer  to attest the thumb impression of the elector  on  the

register of voters.

 

49M.   Maintenance of secrecy of voting by electors within the polling

station and voting procedures.-

 

(1) Every elector who has been permitted to vote under rule 49-L shall

maintain  secrecy  of voting within the polling station and  for  that

purpose observe the voting procedure hereinafter laid down.

 

(2)  Immediately on being permitted to vote the elector shall  proceed

to  the  presiding  officer  or the polling officer  incharge  of  the

control  unit  of  the  voting  machine who  shall,  by  pressing  the

appropriate  button on the control unit, activate the balloting  unit;

for recording of elector's vote.

 

(3) The elector shall thereafter forthwith-

 

(a) proceed to the voting compartment;

 

(b)  record  his  vote by pressing the button on  the  balloting  unit

against  the  name and symbol of the candidate for whom he intends  to

vote;  and

 

(c) come out of the voting compartment and leave the polling station.

 

(4) Every elector shall vote without undue delay.

 

(5)  No elector shall be allowed to enter the voting compartment  when

another elector is inside it.

 

(6)  If  an elector who has been permitted to vote under rule 49-L  or

rule  49-P  refuses  after warning given by the presiding  officer  to

observe the procedure laid down in sub-rule (3) of the said rules, the

presiding  officer  or  a polling officer under the direction  of  the

presiding officer shall not allow such elector to vote.

 

(7)  Where  an  elector is not allowed to vote under sub-rule  (6),  a

remark  to the effect that voting procedure has been violated shall be

made against the elector's name in the register of voters in Form 17-A

by     the     presiding     officer      under     his     signature.

----------------------------------------------------------------------

 

                 

49N.   Recording  of  votes of blind or infirm  electors.-(1)  If  the

presiding  officer  is  satisfied  that owing to  blindness  or  other

physical  infirmities an elector is unable to recognise the symbol  on

the  balloting unit of the voting machine or unable to record his vote

by  pressing  the  appropriate button thereon without  assistance  the

presiding  officer  shall  permit  the  elector to  take  with  him  a

companion  of  not  less  than eighteen years of  age  to  the  voting

compartment  for  recording the vote on his behalf and  in  accordance

with his wishes:

 

Provided  that no person shall be permitted to act as the companion of

more than one elector at any polling station on the same day:

 

Provided  further  that before any person is permitted to act  as  the

companion  of an elector on any day under this rule that person  shall

be  required to declare that he will keep secret the vote recorded  by

him  on behalf of the elector and that he has not already acted as the

companion  of  any other elector at any other polling station on  that

day.

 

(2) The presiding officer shall keep a record in Form 14A of all cases

under this rule.

 

49-O.   Elector  deciding  not  to  vote.-If  an  elector,  after  his

electoral  roll number has been duly entered in the register of voters

in  Form-17A and has put his signature or thumb impression thereon  as

required  under  sub-rule (1) of rule 49L, decided not to  record  his

vote,  a remark to this effect shall be made against the said entry in

Form  17A  by  the  presiding  officer  and  the  signature  or  thumb

impression of the elector shall be obtained against such remark.

 

49P.   Tendered  votes.-(1) If a person representing himself to  be  a

particular  elector  seeks  to vote after another person  has  already

voted  as  such  elector, he shall, on satisfactorily  answering  such

questions  relating to his identity as the presiding officer may  ask,

be,  instead  of  being allowed to vote through  the  balloting  unit,

supplied  with a tendered ballot paper which shall be of such  design,

and the particulars of which shall be in such language or languages as

the Election Commission may specify.

 

(2)  Every  such  elector shall before being  supplied  with  tendered

ballot  paper write his name against the entry relating to him in Form

17B.

 

(3) On receiving the ballot paper he shall forthwith-

 

(a) proceed to the voting compartment;

 

(b)  record there his vote on the ballot paper by placing a cross mark

`X' with the instrument or article supplied for the purpose on or near

the symbol of the candidate for whom he intends to vote;

 

(c) fold the ballot paper so as to conceal his vote;

 

(d)  show  to the presiding officer, if required,  the  distinguishing

mark on the ballot paper;

 

(e)  give  it to the presiding officer who shall place it in  a  cover

specially kept for the purpose;  and

 

(f) leave the polling station.

 

(4)  If  owing to blindness or physical infirmities, such  elector  is

unable  to record his vote without assistance;  the presiding  officer

shall  permit  him to take with him a companion, subject to  the  same

conditions and after following the same procedure as laid down in rule

49N for recording the vote in accordance with his wishes.

----------------------------------------------------------------------

49Q.   Presiding  Officer's  entry in the  voting  compartment  during

poll.-(1) The presiding officer may whenever he considers it necessary

so to do, enter the voting compartment during poll and take such steps

as  may be necessary to ensure that the balloting unit is not tampered

or interfered with in any way.

 

(2) If the presiding officer has reason to suspect that an elector who

has  entered  the  voting  compartment   is  tampering  or   otherwise

interfering  with the balloting unit or has remained inside the voting

compartment  for  unduly  long  period,  he  shall  enter  the  voting

compartment  and  take  such steps as may be necessary to  ensure  the

smooth and orderly progress of the poll.

 

(3) Whenever the presiding officer enters the voting compartment under

this rule, he shall permit the polling agents present to accompany him

if they so desire.

 

49R.  Closing of poll.-(1) The presiding officer shall close a polling

station  at  the hour fixed in that behalf under section 56 and  shall

not thereafter admit any elector into the polling station:

 

Provided that all electors present at the polling station before it is

closed shall be allowed to cast their votes.

 

(2)  If  any  question arises whether an elector was  present  at  the

polling  station  before  it  was closed it shall be  decided  by  the

presiding officer and his decision shall be final.

 

49S.   Account  of votes recorded.-(1) The presiding officer shall  at

the  close  of the poll prepare an account of votes recorded  in  Form

17-C  and  enclose it in a separate cover with the words  `Account  of

Votes Recorded' superscribed thereon.

 

(2) The presiding officer shall furnish to every polling agent present

at  the close of the poll a true copy of the entries made in Form 17-C

after  obtaining  a receipt from the said polling agent  therefor  and

shall attest it as a true copy.

 

49T.  Sealing of voting machine after poll.-(1) As soon as practicable

after  the closing of the poll, the presiding officer shall close  the

control unit to ensure that no further votes can be recorded and shall

detach the balloting unit from control unit.

 

(2)  The  control  unit  and the balloting unit  shall  thereafter  be

sealed,  and  secured  separately  in  such  manner  as  the  Election

Commission  may direct and the seal used for securing them shall be so

affixed  that  it  will  not be possible to  open  the  units  without

breaking the seals.

 

(3)  The polling agents present at the polling station, who desire  to

affix their seals, shall also be permitted to do so.

 

49U.   Sealing of other packets.-(1) The presiding officer shall  then

make into separate packets,-

 

(a) the marked copy of the electoral roll;

 

(b) the register of voters in Form 17A;

 

(c)  the  cover containing the tendered ballot papers and the list  in

Form 17B;

 

(d) the list of challenged votes;  and

 

(e) any other papers directed by the Election Commission to be kept in

a sealed packet.

 

(2) Each packet shall be sealed with the seal of the presiding officer

and  with the seal either of the candidate or of his election agent or

of his polling agent who may be present at the polling station and may

desire to affix his seal thereon.

----------------------------------------------------------------------

                  

49V.   Transmission  of  voting  machines,   etc.,  to  the  returning

officer.-(1)  The presiding officer shall then deliver or cause to  be

delivered  to  the  returning officer at such place as  the  returning

officer may direct,-

 

(a) the voting machine;

 

(b) the account of votes recorded in Form 17C;

 

(c) the sealed packets referred to in rule 49U;  and

 

(d) all other papers used at the poll.

 

(2)  The  returning officer shall make adequate arrangements  for  the

safe  transport  of the voting machine, packets and other  papers  for

their safe custody until the commencement of the counting of votes.

 

49W.  Procedure on adjournment of poll.-(1) If the poll at any polling

station  is  adjourned  under  sub-section  (1)  of  section  57,  the

provision  of rules 49S to 49V shall, as far as practicable, apply  as

if  the poll was closed at the hour fixed in that behalf under section

56.

 

(2)  When  an adjourned poll is recommended under sub-section  (2)  of

section  57,  the  electors  who have already voted  at  the  poll  so

adjourned shall not be allowed to vote again.

 

(3)  The returning officer shall provide the presiding officer of  the

polling  station at which such adjourned poll is held, with the sealed

packet  containing the marked copy of the electoral roll, register  of

voters in Form 17A and a new voting machine.

 

(4) The presiding officer shall open the sealed packet in the presence

of the polling agents present and use the marked copy of the electoral

roll  for marking the names of the electors who are allowed to vote at

the adjourned poll.

 

(5)  The  provisions  of rule 28 and rules 49A to 49V shall  apply  in

relation  to  the  conduct  of  an adjourned poll  before  it  was  so

adjourned.

 

49X.   Closing of voting machine in case of booth capturing.-Where the

presiding  officer is of opinion that booth capturing is taking  place

at  a  polling  station  or at a place fixed for the  poll,  he  shall

immediately  close  the control unit of the voting machine  to  ensure

that  no further votes can be recorded and shall detach the  balloting

that from the control unit.]

 

 

 

                                PART V

    Counting of votes in Parliamentary and Assembly Constituencies

 

50.    Definitions.-In  this  Part,   unless  the  context   otherwise

requires,-

 

(a) "candidate" means a contesting candidate;

 

(b) "constituency" means a parliamentary or assembly constituency;

 

(c)  "counting  agent" means a counting agent duly  appointed  under

section  47  and  includes  a candidate and the election  agent  of  a

candidate when present at the counting;

 

(d)  "notified  polling  station" means a polling  station  notified

under rule 49;

 

(e)  "polling station" means a polling station provided under  section

25 other than a notified polling station.

 

51.   Time  and  place for counting of  votes.-The  returning  officer

shall,  at least one week before the date, or the first of the  dates,

fixed  for the poll, appoint the place or places where the counting of

votes  will  be done and the date and time at which the counting  will

commence  and  shall  give  notice  of the same  in  writing  to  each

candidate or his election agent:

 

Provided  that  if  for  any reason the  returning  officer  finds  it

necessary so to do, he may alter the date, time and place or places so

fixed,  or any of them, after giving notice of the same in writing  to

each candidate or his election agent.

 

52.    Appointment  of  counting  agents   and  revocation   of   such

appointments.-(1)  The number of counting agents that a candidate  may

appoint  under  section 47 shall, subject to such general  or  special

direction  as  the Election Commission may issue in this  behalf,  not

exceed  sixteen at the place or each of the places, fixed for counting

under rule 51.

 

(2)  Every such appointment shall be made in Form 18 in duplicate, one

copy  of  which shall be forwarded to the returning officer while  the

other  copy  shall be made over to the counting agent  for  production

before the returning officer 1[not later than one hour before the time

fixed] for counting under rule 51.

 

(3)  No  counting  agent shall be admitted into the  place  fixed  for

counting  unless he has delivered to the returning officer the  second

copy  of his appointment under sub-rule (2) after duly completing  and

signing  the  declaration  contained therein and  receiving  from  the

returning  officer  an  authority for entry into the place  fixed  for

counting.

 

(4)   The  revocation  of  appointment  of  a  counting  agent   under

sub-section (2) of section 48 shall be made in Form 19 and lodged with

the returning officer.

 

(5) In the event of any such revocation before the commencement of the

counting  of  votes,  the candidate or his election agent may  make  a

fresh appointment in accordance with sub-rule (2).

 

53.   Admission  to  the place fixed for counting.-(1)  The  returning

officer  shall exclude from the place fixed for counting of votes  all

persons except-

 

(a)  2[such persons (to be known as counting supervisors and  counting

assistants)] as he may appoint to assist him in the counting;

 

(b) persons authorised by the Election Commission;

 

(c) public servants on duty in connection with the election;  and

 

(d) candidates, their election agents and counting agents.

 

(2)  No person who has been employed by or on behalf of;  or has  been

otherwise  working for, a candidate in or about the election shall  be

appointed under clause (a) of sub-rule (1).

 

(3)  The returning officer shall decide which counting agent or agents

shall  watch the counting at any particular counting table or group of

counting tables.

 

(4)  Any person who during the counting of votes misconducts  himself

or fails to obey the lawful directions of the returning officer may be

removed  from  the  place  where the votes are being  counted  by  the

returning  officer  or by any police officer on duty or by any  person

authorised in this behalf by the returning officer.

 

54.   Maintenance  of secrecy of voting.-The returning officer  shall,

before  he commences the counting, read out the provisions of  section

128 to such persons as may be present.

 

3[54A.   Counting of votes received by post.-(1) The returning officer

shall  first  deal  with  the  postal  ballot  papers  in  the  manner

hereinafter provided.

 

(2)  No cover in Form 13C received by the returning officer after  the

expiry  of  the time fixed in that behalf shall be opened and no  vote

contained in any such cover shall be counted.

 

(3)  The  other covers shall be opened one after another and  as  each

cover  is  opened,  the returning officer shall first  scrutinise  the

declaration in Form 13A contained therein.

 

(4)  If the said declaration is not found, or has not been duly signed

and  attested,  or  is otherwise substantially defective,  or  if  the

serial  number  of the ballot paper as entered in it differs from  the

serial  number endorsed on the cover in Form 13B, that cover shall not

be  opened,  and after making an appropriate endorsement thereon,  the

returning officer shall reject the ballot paper therein contained.

 

(5)  Each cover so endorsed and the declaration received with it shall

be  replaced in the cover in Form 13C and all such covers in Form  13C

shall  be kept in a separate packet which shall be sealed and on which

shall  be recorded the name of the constituency, the date of  counting

and a brief description of its content.

 

(6)  The  returning officer shall then place all the  declarations  in

Form  13A which he has found to be in order in a separate packet which

shall  be  sealed before any cover in Form 13B is opened and on  which

shall be recorded the particulars referred to in sub-rule (5).

 

(7)  The covers in Form 13B not already dealt with under the foregoing

provisions of this rule shall then be opened one after another and the

returning  officer  shall scrutinise each ballot paper and decide  the

validity of the vote record thereon.

 

_________________________________________________________________  ___

 

1.   Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964,

for certain words.

 

2.   Subs.  by Notifn.  No.  S.O.  4542, dated the 20th December, 1968

(w.e.f 1-1-1969).

 

3.  Ins.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

----------------------------------------------------------------------

                   CONDUCT OF ELECTIONS RULES, 1961

                     (Statutory Rules and Order)

 

 

(8) A postal ballot paper shall be rejected-

 

1[(a)  if  it bears any mark (other than mark to record the  vote)  or

writing by which the elector can be identified;  or]

 

2[(aa) if no vote is recorded thereon;  or

 

(b)  if  noted are given on it in favour of more candidates than  one;

or

 

(c) if it is a spurious ballot paper;  or

 

(d)  if  it is so damaged or mutilated that its identity as a  genuine

ballot paper cannot be established;  or

 

(e)  if  it  is not returned in the cover sent along with  it  to  the

elector by the returning officer.

 

(9)  A vote recorded on a postal ballot paper shall be rejected if the

mark  indicating the vote is placed on the ballot paper in such manner

as to make it doubtful to which candidate the vote has been given.

 

(10)  A  vote recorded on a postal ballot paper shall not be  rejected

merely  on the ground that the mark indicating the vote is  indistinct

or  made more than once, if the intention that the vote shall be for a

particular candidate clearly appears from the way the paper is marked.

 

(11)  The  returning officer shall count all the valid votes given  by

postal  ballot in favour of each candidates, record the total  thereof

in the result sheet in Form 20 and announce the same.

 

(12)  Thereafter,  all  the valid ballot papers and all  the  rejected

ballot  papers  shall  be separately bundled and kept  together  in  a

packet  which shall be sealed with the seals of the returning  officer

and of such of the candidates, their election agents or counting agents

as may desire to affix their seals thereon and on the packet so sealed

shall  be recorded the name of the constituency, the date of  counting

and a brief description of its contents.]

 

55.  Scrutiny and opening of ballot boxes.-3[(1) The returning officer

may have the ballot box or boxes used at more than one polling station

opened  and  the  ballot  papers found in such box  or  boxes  counted

simultaneously.]

 

4*              *               *                 *            *

 

(2)  Before any ballot box is opened at a counting table, the counting

agents  present  at that table shall be allowed to inspect  the  paper

seal  or  such  other seal as might have been affixed thereon  and  to

satisfy themselves that it is intact.

 

(3)  The  returning  officer shall satisfy himself that  none  of  the

ballot boxes has in fact been tampered with.

 

(4)  If the returning officer is satisfied that any ballot box has  in

fact  been  tampered  with,  he  shall not  count  the  ballot  papers

contained  in  that  box and shall follow the procedure laid  down  in

section 58 in respect of that polling station.

 

 

_________________________________________________________________  ___

 

1.  Ins.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

 

2.  Cl.  (a) relettered as c1.  (aa), ibid.

 

3.   Subs.   by Notifn.  No.  S.O.  518(E), dated the  7th  September,

1979, for sub-rule (1).

 

4.  Sub-rule (1A) omitted, ibid.

______________________________________________________________________

 

                  

56.   1[Counting of Votes].-2[(1) The ballot papers taken out of  each

ballot box shall be arranged in convenient bundles and scrutinized.]

 

 

(2) The returning officer shall reject a ballot paper-

 

(a)  if  it  bears  any mark or writing by which the  elector  can  be

identified, or

 

3[(b)  if it bears no mark at all or, to indicate the vote, it bears a

mark  elsewhere than on or near the symbol of one of the candidates on

the  face of the ballot paper or, it bears a mark made otherwise  than

with the instrument supplied for the purpose, or]

 

(c) if votes are given on it in favour of more than one candidates, or

 

(d)  if the mark indicating the vote thereon is placed in such  manner

as to make it doubtful to which candidate the vote has been given, or

 

(e) if it is a spurious ballot paper, or

 

(f)  if  it is so damaged or mutilated that its identity as a  genuine

ballot paper cannot be established, or

 

(g) if it bears a serial number, or is of a design, different from the

serial  number,  or, as the case may be, design, of the ballot  papers

authorised for use at the particular polling station, or

 

(h)  if  it does not bear 4[both the mark and the signature] which  it

should have borne under the provisions of sub-rule (1) of rule 38:

 

Provided  that where the returning officer is satisfied that any  such

defect  as is mentioned in clause (g) or clause (h) has been caused by

any  mistake or failure on the part of a presiding officer or  polling

officer,  the ballot paper shall not be rejected merely on the  ground

of such defect:

 

Provided  further that a ballot paper shall not be rejected merely  on

the  ground  that the mark indicating the vote is indistinct  or  made

more  than  once,  if  the  intention that the vote  shall  be  for  a

particular candidate clearly appears from the way the paper is marked.

 

(3)  Before  rejecting  any  ballot  paper  under  sub-rule  (2),  the

returning officer shall allow each counting agent present a reasonable

opportunity  to  inspect the ballot paper but shall not allow  him  to

handle it or any other ballot paper.

 

5[(4)  The returning officer shall endorse on every ballot paper which

he  rejects  the  word  "Rejected" and the  grounds  of  rejection  in

abbreviated  form either in his own hand or by means of a rubber stamp

and shall initial such endorsement.]

 

(5)  All  ballot  papers  rejected under this rule  shall  be  bundled

together.

 

6[(6)  Every ballot paper which is not rejected under this rule  shall

be counted as one valid vote:

 

Provided  that  no  cover containing tendered ballot papers  shall  be

opened and no such paper shall be counted.

 

7[(7)  After  the counting of all ballot papers contained in  all  the

ballot boxes used at a polling station has been completed,-

 

(a)  the counting supervisor shall fill in and sign Part II-Result of

Counting,  in  Form  16, which shall also be signed by  the  returning

officer;  and

 

(b)  the returning officer shall make the entries in a result sheet in

Form 20 and announce the particulars.]]

 

8*              *               *               *               *

 

_________________________________________________________________  ___

1.   Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

 

2.   Subs.   by Notifn.  No.  S.O.  518(E), dated the  7th  September,

1979,  for  sub-rule (1).

 

3.   Subs.   by Notifn.  No.  S.O.  505(E), dated the 18th  September,

1973.

 

4.   Subs.   by  Notifn.   No.  S.O.   4542,  dated  the  20th

December,  1968 (w.e.f.  1-1-1969).

 

5.   Subs.  by Notifn.  No.  S.O.  479A, dated the 27th January, 1971,

for  sub-rule  (4).

 

6.  Ins.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

 

7.   Subs.   by Notifn.  No.  S.O.  518(E), dated the  7th  September,

1979, for sub-rule (7).

 

8.  Explanation omitted, ibid.

______________________________________________________________________

 

                 

1[57.   Sealing of used ballot papers.-The valid ballot papers of each

candidate  and the rejected ballot papers shall thereafter be  bundled

separately  and  the  several bundles made up into a  separate  packet

which  shall be sealed with the seals of the returning officer and  of

such  of  the candidates, their election agents or counting agents  as

may desire to affix their seals thereon;  and on the packets so sealed

shall be recorded the following particulars, namely:-

 

 

(a) the name of the constituency;

 

2[(b)  the particulars of the polling station where the ballot  papers

have been used;  and

 

(c) the date of counting.]

 

58.   Counting  of ballot papers transferred to bags or  covers  under

rule  44.-The provisions of rules 55, 56 and 57 shall apply so far  as

may  be  in relation to counting of ballot papers and votes,  if  any,

which  have  been  transferred  from ballot boxes  to  cloth  bags  or

cloth-lined covers under sub-rule (5) of rule 44:

 

Provided  that every reference in the said rules to a ballot box shall

be construed as a reference to a bag or cover to which the contents of

a ballot box have been transferred.

 

59.   Counting  of votes at notified polling stations.-In relation  to

the  counting of ballot papers found in ballot boxes used at  notified

polling  stations, 3[rules 50 to 54] and, in lieu of rules 55, 56  and

57, the following rules shall apply, namely:-

 

"55A.  Scrutiny and opening of ballot boxes.-(1) All ballot boxes used

at  a  notified polling station shall be opened at the same  time  but

every  ballot box shall be dealt with in such manner that its contents

do not get mixed up with the contents of any other ballot box.

 

(2)  Subject to the provisions of sub-rule (1), the returning  officer

may  have the ballot boxes used at more notified polling stations than

one opened and their contents counted simultaneously.

 

(3) Before any ballot box is opened, the counting agents present shall

be allowed to inspect the paper seal or any other seal that might have

been affixed thereon and to satisfy themselves that it is intact.

 

(4)  The  returning  officer shall satisfy himself that  none  of  the

ballot boxes has in fact been tampered with.

 

(5) If the returning officer is satisfied that any of the ballot boxes

has  in fact been tampered with, he shall not count the ballot  papers

contained  in  any of the ballot boxes used at the polling station  at

which  such box was used and shall proceed as laid down in section  58

in respect of that polling station.

 

 

_________________________________________________________________  ___

 

1.  Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

 

2.   Ins.   by  Notifn.  No.  S.O.  518(E), dated the  7th  September,

1979.   The  former cl.  (b) was omitted by Notifn.  No.  S.O.   5573,

dated the 23rd December, 1971.

 

3.  Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

______________________________________________________________________

 

                  

(6) After each ballot box is opened, the counting agents present shall

be  allowed  to inspect the ballot box and satisfy themselves that  it

bears  the proper symbol inside and has been duly marked in accordance

with  the provisions of sub-rule (6) of rule 33 as modified by  clause

(c) of sub-rule (3) of rule 49.

 

(7)  If  any question arises as to the candidate to whom a  particular

ballot  box  was  allotted at the poll, the  returning  officer  shall

decide such question by a reference to the symbol inside the box:

 

Provided that-

 

(a) if there is no symbol inside the box, or

 

(b)  if the symbol inside the box has been damaged or mutilated beyond

recognition, or

 

(c)  if the same symbol is found on two or more boxes used at the same

polling  station,  the  returning officer, shall,  wherever  possible,

decide  the  question  by  reference  to  all  relevant  circumstances

including  the  distinguishing marks on the ballot box, and  where  he

does  not  consider  it  possible to decide  the  question,  he  shall

immediately refer it to the Election Commission for its decision.

 

56A.   1[Counting  of votes].-(1) The ballot papers taken out of  each

ballot box shall be arranged in convenient bundles and scrutinised.

 

(2) The returning officer shall reject a ballot paper-

 

(a)  if  it  bears  any mark or writing by which the  elector  can  be

identified, or

 

(b) if it is a spurious ballot paper, or

 

(c)  if  it is so damaged or mutilated that its identity as a  genuine

ballot paper cannot be established, or

 

(d)  if it bears a serial number, or is of design, different from  the

serial  numbers  or, as the case may be, design, of the ballot  papers

authorised for use at the particular polling station; or

 

(e)  if  it does not bear 2[both the mark and the signature] which  it

should have borne under the provisions of sub-rule (1) of rule 38:

 

Provided  that where the returning officer is satisfied that any  such

defect  as is mentioned in clause (d) or clause (e) has been caused by

any  mistake or failure on the part of a presiding officer or  polling

officer,  the ballot paper shall not be rejected merely on the  ground

of such defect.

 

(3)  Before  rejecting  any  ballot  paper  under  sub-rule  (2),  the

returning officer shall allow the counting agents present a reasonable

opportunity  to  inspect the ballot paper but shall not allow them  to

handle it or any other ballot paper.

 

(4)  The returning officer shall record on every ballot paper which he

rejects  the  letter 'R' and the grounds of rejection  in  abbreviated

form either in his own hand or by means of a rubber stamp.

 

(5)  All  ballot papers taken out of any one ballot box  and  rejected

under this rule shall be made into a separate bundle.

 

3[(6)  Every ballot paper which is not rejected under this rule  shall

be counted as one valid vote:

 

Provided  that  no  cover containing tendered ballot papers  shall  be

opened and no such ballot paper shall be counted.]

 

2[(7)  After  the counting of all ballot papers contained in  all  the

ballot boxes used at a polling station has been completed,-

 

(a)  the counting supervisor shall fill in and sign Part II- Result of

Counting  in  4[Form  16 which shall also be signed by  the  returning

officer;  and

 

(b)  the returning officer shall make the entries in a result sheet in

Form 20 and announce the particulars.]

 

 

_________________________________________________________________  ___

 

1.   Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964,

for the former heading.

 

2.   Subs.  by Notifn.  No.  S.O.  4542, dated the 20th December, 1968

(w.e.f  1-1-1969).

 

3.  Ins.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

 

4.   Subs.   by Notifn.  No.  S.O.  518 (E), dated the 7th  September,

1979.

______________________________________________________________________

 

                   CONDUCT OF ELECTIONS RULES, 1961

                     (Statutory Rules and Order)

 

 

1[57A.   Sealing  of used ballot papers.-(1) The valid  ballot  papers

found  in  each ballot box, shall thereafter be bundled  together  and

kept  along with the bundle of rejected ballot papers, if any found in

that  box in a separate packet which shall be sealed with the seals of

the  returning  officer and of such of the candidates, their  election

agents  or counting agents as may desire to affix their seals  thereon

and  on  the  packet so sealed there shall be recorded  the  following

particulars, namely:-

 

(a) the name of the constituency,

 

(b)  the  particulars of the polling station where the  ballot  papers

have been used,

 

(c) the name of the candidate to whom the ballot box was allotted, and

 

(d) the date of counting.

 

(2)  The  returning officer shall then place together all the  packets

made  up under sub-rule (1) in respect of each candidate in a separate

container  which  shall  be  sealed with the seals  of  the  returning

officer  and of such of the candidates, their election agents or their

counting  agents as may desire to affix their seals thereon and on the

container  so  sealed  shall be recorded  the  following  particulars,

namely:-

 

(a) the name of the constituency,

 

(b) the names of the candidates, and

 

(c) the date of counting.]

 

2[59A.   3[Counting  of votes in specified  constituencies.-Where  the

Election  Commission  apprehends  intimidation  and  victimisation  of

electors  in  any  constituency and it is of the opinion  that  it  is

absolutely  necessary  that the ballot papers taken out of  all  boxes

used  in that constituency should be mixed before counting, it may, by

notification  in  the Official Gazette, specify such constituency  and

for  counting  of such ballot papers, in lieu of rules 55, 56, 57  and

59, the following rules shall apply], namely:-

 

`55B.  Scrutiny and opening of ballot boxes.-(1) The returning officer

shall  open,  or cause to be opened, simultaneously the ballot box  or

boxes  used at more than one polling station and shall have the  total

number  of  ballot  papers  found in such box  or  boxes  counted  and

recorded in Part II of From 16 :

 

Provided  that  discrepancy, if any, between the total number of  such

ballot  papers  recorded as aforesaid and the total number  of  ballot

papers shown against item No.  5 of Part I shall also be recorded in

Part II of Form 16.

 

(2)  Before any ballot box is opened at a Counting table, the counting

agents  present  at that table shall be allowed to inspect  the  paper

seal  or  such  other seal as might have been affixed thereon  and  to

satisfy themselves that it is intact.

 

(3)  The  returning  officer shall satisfy himself that  none  of  the

ballot boxes has in fact been tampered with.

 

(4)  If the returning officer is satisfied that any ballot box has  in

fact  been  tampered  with,  he  shall not  count  the  ballot  papers

contained  in  that  box and shall follow the procedure laid  down  in

section 58 in respect of that polling station.

 

 

______________________________________________________________________

 

1.  Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

 

2.   Ins.   by  Notifn.  No.  S.O.  958(E), dated the  17th  November,

1989.

 

3.   Subs.   by Notifn.  No.  S.O.  105(E), dated the  15th  February,

1993.

----------------------------------------------------------------------

 

                 

56B.   Counting  of  votes.-(1)  Subject to  such  general  or special

directionsif any, as may be given by the Election Commission in this behalf, the ballot papers taken out of all boxes 1[used at more  than

one  polling  station in a constituency,] shall be mixed together  and

then arranged in convenient bundles and scrutinised.

 

(2) The returning officer shall reject a ballot paper-

 

(a)  if  it  bears  any mark or writing by which the  elector  can  be

identified, or

 

(b)  if  it bears no mark at all or, to indicate the vote, it bears  a

mark  elsewhere than on or near the symbol of one of the candidates on

the  face of the ballot paper or, it bears a mark made otherwise than

with the instrument supplied for the purpose, or

 

(c) if votes are given on it in favour of more than one candidate, or

 

(d)  if the mark indicating the vote thereon is placed in such  manner

as to make it doubtful to which candidate the vote has been given, or

 

(e) if it is a spurious ballot paper, or

 

(f)  if  it is so damaged or mutilated that its identity as a  genuine

ballot paper cannot be estasblished, or

 

(g) if it bears a serial number, or is of a design, different from the

serial  numbers, or, as the case may be, design, of the ballot  papers

authorised for use at the particular polling station, or

 

(h)  if  it  does not bear both the mark and the  signature  which  it

should have borne under the provisions of sub-rule (1) of rule 38:

 

Provided  that where the returning officer is satisfied that any  such

defect  as is mentioned in clause (g) or clause (h) has been caused by

any  mistake or failure on the part of a presiding officer or  polling

officer,  the ballot paper shall not be rejected merely on the  ground

of such defect:

 

Provided  further that a ballot paper shall not be rejected merely  on

the  ground  that the mark indicating the vote is indistinct  or  made

more  than  once,  if  the  intention that the vote  shall  be  for  a

particular candidate clearly appears from the way the paper is marked.

 

(3)  Before  rejecting  any  ballot  paper  under  sub-rule  (2), the

returning officer shall allow each counting agent present a reasonable

opportunity  to  inspect the ballot paper but shall not allow  him  to

handle it or any other ballot paper.

 

(4) The returning officer shall endorse on every ballot paper which he

rejects   the  word  "Rejected"  and   the  grounds  of  rejection  in

abbreviated  form either in his own hand or by means of a rubber

stamp and shall initial such endorsement.

 

(5)  All  ballot  papers  rejected under this rule  shall  be  bundled

together.

 

(6)  Every ballot paper which is not rejected under this rule shall be

counted as one valid vote:

 

Provided  that no cover containing tendered ballot shall be opened and

no such paper shall be counted.

 

(7)  After  the  counting of all ballot papers contained  in  all  the

ballot  boxes used in a constituency has been completed, the returning

officer  shall  make  the entries in a result sheet in  Form  20A  and

announce the particulars.

 

Explanation.-For   the   purpose   of   this  rule,   the   expression

"constituency"  shall, in relation to an election from a parliamentary

constituency, mean the assembly constituency comprised therein.

 

57B.   Sealing of used ballot papers.-The valid ballot papers of  each

candidate  and the rejected ballot papers shall thereafter be  bundled

separately  and  the  several bundles made up into a  separate  packet

which  shall be sealed with the seals of the returning officer and  of

such  of  the candidates, their election agents or counting agents  as

may  desire to affix their seals thereon and on the packets so  sealed

shall be recorded the followig particulars, namely:-

 

(a) the name of the constituency;  and

 

(b) the date of counting.'.

 

----------------------------------------------------------------------

1.   Subs.   by  Notifn.  No.  S.O.  15(E), dated the  15th  February,

1993.

----------------------------------------------------------------------

                  

60.  Counting to be continuous.-The returning officer shall, as far as

practicable,  proceed continuously with the counting and shall, during

any  intervals when the counting has to be suspended, keep the  ballot

papers,  packets and all other papers relating to the election  sealed

with  his own seal and the seals of such candidates or election agents

as  may desire to affix their seals and take sufficient precaution for

their safe custody during such intervals.

 

61.   Recommencement of counting after fresh poll.-(1) If a fresh poll

is  held  under  section  58,   the  returning  officer  shall,  after

completion  of that poll, recommence the counting of votes on the date

and  at the time and place which have been fixed by him in that behalf

and  of  which notice has been previously given to the candidates  and

their election agents.

 

(2)  The provisions of rules 56 and 57 shall apply so far as may be to

such further counting.

 

1*              *                *              *               *

 

63.   Re-count of votes.-(1) After the completion of the counting, the

returning  officer  shall  record in the result sheet in Form  20  the

total number of votes polled by each candidate and announce the same.

 

2[(2)  After  such announcement has been made, a candidate or, in  his

absence, his election agent or any of his counting agents may apply in

writing  to the returning officer to re-count the votes either  wholly

or in part stating the grounds on which the demands such re-count.]

 

(3)  On  such  an application being made the returning  officer  shall

decide the matter and may allow the application in whole or in part or

may  reject  it  in  toto  if it appears to him  to  be  frivolous  or

unreasonable.

 

(4)  Every decision of the returning officer under sub-rule (3)  shall

be in writing and contain the reasons therefor.

 

2[(5)  If the returning officer decides under sub-rule (3) to allow  a

re-count of the votes either wholly or in part, he shall-

 

(a) do the re-counting in accordance with 3[rule 54A,] rule 56 or rule

56A, as the case may be;

 

(b)  amend  the result sheet in Form 20 to the extent necessary  after

such re-count;  and

 

(c) announce the amendments so made by him.]

 

(6)  After the total number of votes polled by each candidate has been

announced  under  sub-rule (1) or sub-rule (5), the returning  officer

shall complete and sign the result sheet in Form 20 and no application

for a re-count shall be entertained thereafter:

 

Provided  that  no  step  under this sub-rule shall be  taken  on  the

completion  of  the counting until the candidates and election  agents

present  at  the  completion  thereof have  been  given  a  reasonable

opportunity to exercise the right conferred by sub-rule (2).

 

4[64.   Declaration of result of election and return of  election.-The

returning  officer  shall, subject to the provisions of section 65  if

and so far as they apply to any particular case, then-

 

(a)  declare  in  Form  21C or Form 21D, as may  be  appropriate,  the

candidate  to whom the largest number of valid votes have been  given,

to  be elected under section 66 and send signed copies thereof to  the

appropriate authority, the Election Commission and the chief electoral

officer;  and

 

(b)  complete and certify the return of election in Form 21E, and send

signed  copies  thereof  to  the Election  Commission  and  the  chief

electoral officer.]

 

______________________________________________________________________

 

1.   Rule  62  omitted  by Notifn.  No.  S.O.  3662,  dated  the  12th

October, 1964.

 

2.  Subs., ibid., for the former sub-rule.

 

3.   Ins.  by Notifn.  No.  S.O.  3450, dated the 9th November,  1966.

 

4.   Subs.  by Notifn.  No.  S.O.  4542, dated the 20th December, 1968

(w.e.f 1-1-1969).

 

----------------------------------------------------------------------

 

 

                  

 

65.   Counting at two or more places.-If ballot papers are counted  at

more  places than one, the provisions of 1[rules 53, 54 and 55 to  60]

shall  apply to the counting at each such place, but the provisions of

2[rules  54A, 63 and 64] shall apply only to the counting at the  last

of such places.

 

66.   Grant of certificate of election to returned candidate.-As  soon

as may be after a candidate has been declared by the returning officer

under  the provisions of section 53, or section 66, to be elected, the

returning  officer  shall  grant to such candidate  a  certificate  of

election in Form 22 and obtain from the candidate an acknowledgment of

its receipt duly signed by him and immediately send the acknowledgment

by  registered post to the Secretary of the House of the People or, as

the case may be, the Secretary of the Legislative Assembly.

 

3[66A.   Counting of votes where electronic voting machines have  been

used.-In relation to the counting of votes at a polling station, where

voting machine has been used,-

 

(i)  the provisions of rules 50 to 54 and in lieu of rules 55, 56  and

57, the following rules shall respectively apply, namely:-

 

"55C.   Scrutiny and inspection of voting machines.-(1) The  returning

officer may have the control units of the voting machines used at more

than  one  polling  station taken up for scrutiny and  inspection  and

votes recorded in such units counted simultaneously.

 

(2)  Before  the votes recorded in any control unit of voting  machine

are counted under sub-rule (1), the candidate or his election agent or

his  counting agent present at the counting table shall be allowed  to

inspect  the paper seal and such other vital seals as might have  been

affixed  on  the  unit and to satisfy themselves that  the  seals  are

intact.

 

(3)  The  returning  officer shall satisfy himself that  none  of  the

voting machines has in fact been tampered with.

 

(4)  If the returning officer is satisfied that any voting machine has

in  fact been tampered with, he shall not count the votes recorded  in

that  machine and shall follow the procedure laid down in section  58,

or  section 58A or section 64A, as may be applicable in respect of the

polling station or stations where that machine was used.

 

56C.   Counting of votes.-(1) After the returning officer is satisfied

that  a  voting machine has in fact not been tampered with,  he  shall

have  the  votes recorded therein counted by pressing the  appropriate

button  marked "Result" provided in the control unit whereby the total

votes  polled and votes polled by each candidate shall be displayed in

respect  of each such candidate on the display panel provided for  the

purpose in the unit.

 

(2) As the votes polled by each candidate are displayed on the control

unit, the returning officer shall have,-

 

(a)  the  number of such votes recorded separately in respect of  each

candidate in Part II on Form 17C,

 

(b)  Part II of Form 17C completed in other respects and signed by the

counting  supervisor  and  also by the candidates  or  their  election

agents or their counting agents present;  and

 

(c)  corresponding  entries made in a result sheet in Form 20 and  the

particulars so entered in the result sheet announced.

 

______________________________________________________________________

1.   Subs.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966,

for "rules 53 to 60".

 

2.  Subs., ibid., for "rules 62 to 64".

 

3.  Ins.  by Notifn.  No.  S.O.  230(E), dated the 24th March, 1992.

----------------------------------------------------------------------

                  

57C.   Sealing  of  voting machines.-(1) After the  result  of  voting

recorded  in  a control unit has been ascertained  candidate-wise  and

entered  in  Part  II  of Form 17C and Form 20  under  rule  56C,  the

returning officer shall reseal the unit with his seal and the seals of

such of the candidates or their election agents present who may desire

to  affix  the  seals  thereon so however that the  result  of  voting

recorded  in  the  unit is not obliterated and the  unit  retains  the

memory of such result.

 

(2)  The  control unit so sealed shall be kept in  specially  prepared

boxes  on  which  the  returning officer shall  record  the  following

particulars, namely:-

 

(a) the name of the constituency;

 

(b)  the particulars of polling station or stations where the  control

unit has been used;

 

(c) serial number of the control unit;

 

(d) date of poll;  and

 

(e) date of counting."

 

(ii)  the provisions of rules 60 to 66 shall, so far as may be,  apply

in  relation  to voting by voting machines and any reference in  those

rules to,-

 

(a)  ballot paper shall be construed as including a reference to  such

voting machine;

 

(b)  any  rule shall be construed as a reference to the  corresponding

rule  in Chapter II of Part IV or, as the case may be, to rule 55C  or

56C or 57C].

 

 

                               Part VI

 

 

Voting at Elections by Assembly Members and in council Constituencies

 

67.  Definition.-In this Part "election" means an election by assembly

members or an election in a council constituency.

 

68.  Notification as to postal ballot.-The Election Commission may, by

notification  published in the Official Gazette at any time before the

last  date  for the withdrawal of candidatures at an election,  direct

that the method of voting by postal ballot shall be followed-

 

(a) at that election, if it is an election by assembly members;  or

 

(b)  in the whole or any specified parts of the constituency, if it is

an election in a council constituency.

 

1[69.   Notice  to  electors at election by  assembly  members.-At  an

election  by  assembly  members where a poll  becomes  necessary,  the

returning officer for such election shall, as soon as may be after the

last  date for the withdrawal of candidatures, send to each elector  a

notice informing him of the date, time and place fixed for polling.]

 

70. Rules for conduct of poll.-The provisions of 2[rules 28 to 35

and 36 to 48] shall apply-

 

(a)  to  every  election by assembly members in respect  of  which  no

direction has been issued under clause (a) of rule 68, and

 

(b)  to  every  election in a council constituency  unless  voting  by

postal  ballot  has  been directed in the whole of  that  constituency

under clause (b) of rule 68,

 

subject to the following modifications, namely:-

 

(i)  clause  (a)  of  sub-rule (l) of rule 31 shall not  apply  to  an

election by assembly members;

 

(ii) 3[in lieu of rules 37 to 40], the following rules shall apply:-

 

"37A.   Method  of voting.-(1) Every elector has only one vote  at  an

election irrespective of the number of seats to be filled.

 

4[(1A)  The provisions of sub-rules (1), (2) and (4) of rule 37  shall

apply  in  relation to electors in the graduates'  constituencies  and

teachers'  constituencies as they apply in relation to electors in the

Parliamentary constituencies and Assembly constituencies.]

 

(2) An elector in giving his vote-

 

(a) shall place on his ballot paper the figure 1 in the Space opposite

the  name  of  the candidate for whom he wishes to vote in  the  first

instance;  and

 

(b)  may,  in addition, place on his ballot paper the figure 2 or  the

figures  2  and 3, or the figures 2, 3 and 4 and so on, in  the  space

opposite  the  names  of  the other candidates in  the  order  of  his

preference.

 

5[Explanation.-The  figures referred to in clauses (a) and (b) of this

sub-rule may be marked in the international form of Indian numerals or

in the Roman form or in the form used in any Indian language but shall

not be indicated in words.]

 

______________________________________________________________________

1.   Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964,

for rule  69.

 

2.   Subs.  by Notifn.  No.  S.O.  3450, dated the 9th November, 1966,

for "rules 28 to 48".

 

3.  Subs.  by Notifn.  No.  S.O.  1520, dated the 25th April, 1968.

 

4.  Ins.  by Notifn.  No.  S.O.  335(E), dated the 23rd April, 1990.

 

5.  Ins.  by Notifn.  No.  S.O.  3875, dated the 15th December, 1966.

----------------------------------------------------------------------

                 

1[38A.   Issue  of ballot papers to electors.-(1) Every ballot  paper,

before  it  is  issued  to an elector, and  the  counterfoil  attached

thereto  shall be stamped on the back with such distinguishing mark as

the  Election Commission may direct, and every ballot paper, before it

is  issued,  shall  be  signed in full on its back  by  the  presiding

officer.

 

(2)  At the time of issuing a ballot paper to an elector, the  polling

officer shall-

 

(a) record on its counterfoil the electoral roll number of the elector

as entered in the marked copy of the electoral roll;

 

(b)  obtain  the signature of thumb impression of that elector on  the

said counter-foil;  and

 

(c)  mark the name of the elector in the marked copy of the  electoral

roll  to indicate that a ballot paper has been issued to him,  without

however recording therein the serial number of the ballot paper issued

to that elector:

 

Provided  that no ballot paper shall be delivered to an elector unless

he  has  put his signature or thumb impression on the  counterfoil  of

that ballot paper.

 

(3)  Notwithstanding anything contained in sub-rule (2) of rule 2,  it

shall not be necessary for any presiding officer or polling officer or

any other officer to attest the thumb impression of the elector on the

counterfoil.

 

(4)  No  person  in  the polling station shall note  down  the  serial

numbers of the ballot papers issued to particular electors.

 

(5)  Before any ballot paper is delivered to an elector at an election

by  assembly  members  or in a local  authorities'  constituency,  the

serial  number  of the ballot paper shall be effectively concealed  in

such manner as the Election Commission may direct.]

 

2[39A.   Maintenance  of secrecy of voting by electors within  polling

station  and  voting  procedure.-(1) Every elector, to whom  a  ballot

paper  has been issued under rule 38A or under any other provision  of

these  rules,  shall  maintain secrecy of voting  within  the  polling

station  and for that purpose observe the voting procedure hereinafter

laid down.

 

(2) The elector on receiving the ballot paper shall forthwith-

 

(a) proceed to one of the voting compartments;

 

(b)  record his vote in accordance with sub-rule (2) of rule 37A

with the article supplied for the purpose;

 

(c) fold the ballot paper so as to conceal his vote;

 

3[(d)  if required, show to the presiding officer, the  distinguishing

mark on the ballot paper;]

 

4[(e)] insert the folded paper into the ballot box;  and

 

4[(f)] quit the polling station.

 

_________________________________________________________________

1.Subs.  by Notifn.  No.  S.O.  5573, dated the 23rd December, 1971.

 

2.  Subs.  by Notifn.  No.  S.O.286(E), dated the 8th May, 1974.

 

3.  Ins.  by Notifn.  No.  S.O.  340(E), dated the 4th June, 1986.

 

4.   Cls.   (d) and (e) relettered as cls.  (e) and (f)  respectively,

ibid.

----------------------------------------------------------------------

                 

(3) Every elector shall vote without undue delay.

 

(4)  No  elector shall be allowed to enter a voting  compartment  when

another elector is inside it.

 

(5)  If  an elector to whom a ballot paper has been  issued,  refuses,

after  warning given by the presiding officer to observe the procedure

as  laid  down in sub-rule (2), the ballot paper issued to him  shall,

whether  he  has recorded his vote thereon or not, be taken back  from

him  by the presiding officer or a polling officer under the direction

of the presiding officer.

 

(6)  After the ballot paper has been taken back, the presiding officer

shall  record  on  its back the words  "Cancelled:   voting  procedure

violated" and put his signature below those words.

 

(7)  All  the  ballot papers on which the  words  "Cancelled:   voting

procedure  violated"  are recorded, shall be kept in a separate  cover

which  shall  bear  on  its face the  words  "Ballot  papers:   voting

procedure violated".

 

(8)  Without prejudice to any other penalty to which an elector,  from

whom  a  ballot paper has been taken back under sub-rule (5),  may  be

liable,  vote,  if  any, recorded on such ballot paper  shall  not  be

counted.]

 

1[40A.    Recording   of  votes  of   illiterate,  blind   or   infirm

electors.-(1)  If an elector is unable to read the ballot paper or  to

record  his  vote  thereon in accordance with rule 37A  by  reason  of

illiteracy, blindness or other infirmity, the presiding officer shall,

on  being  satisfied  about such illiteracy, blindness  or  infirmity,

permit  the  elector  to take with him a companion of  not  less  than

2[eighteen]  years  of  age who is able to read the ballot  paper  and

record  the  vote  thereon on behalf of, and in  accordance  with  the

wishes  of, the elector and, if necessary, to fold the ballot paper so

as to conceal the vote and insert it into the ballot box:

 

Provided  that no person shall be permitted to act as the companion of

more than one elector at any polling station on the same day:

 

Provided  further  that before any person is permitted to act  as  the

companion  of an elector on any day under this rule, the person  shall

be  required to declare that he will keep secret the vote recorded  by

him  on behalf of the elector and that he has not already acted as the

companion of any other elector at any polling station on that day:

 

3[Provided  also  that  at  an election by assembly  members  no  such

companion shall be an elector at that election.]

 

(2)  The presiding officer shall keep a record in Form 14A of all  the

cases under this rule.

 

(3)  The  presiding  officer  shall, when he is so  requested  by  the

companion  of  an  elector, explain to him the  instructions  for  the

recording of votes.]";

 

(iii) in the lieu of rule 44, the following rule shall apply:-

 

"44B.   Sealing of ballot box after poll.-As soon as practicable after

the close of the poll, the 4[presiding officer] shall, in the presence

of any polling agents who may be present, close the slit for insertion

of  ballot papers of each ballot box or where the box does not contain

any  mechanical  device  for closing the slit, seal up  the  slit  and

secure the ballot box:

 

Provided that it shall not be necessary to seal the slit or secure the

ballot  box if the counting of votes is to begin immediately after the

close of the poll.";

 

5[(iv)  in  rule 46, in sub-rule (1), in lieu of clauses (b) and  (c),

the following clauses shall apply:-

 

"(b)  the ballot papers signed in full by the presiding officer  under

sub-rule (1) of rule 38A but not issued to the voters;

 

(c)  the  ballot  papers cancelled for violation of  voting  procedure

under rule 39A."].

 

______________________________________________________________________

 

1.  Ins.  by Notifn.  No.  S.O.  1520, dated the 25th April, 1968.

 

2.  Subs.  by Notifn.  No.  S.O.  542(E), dated the 13th July, 1989.

 

3.  Added by Notifn.  No.  S.O. 5573, dated the 23rd December, 1971.

 

4.  Subs.  by Notifn.  No.  S.O.  2912, dated the 21st August, 1964.

 

5.  Subs.  by Notifn.  No.  S.O.  286(E), dated the 8th May, 1974.

----------------------------------------------------------------------

                  

                               PART VII

 

 

Counting  of  votes  at Elections by Assembly Members  or  in  Council

                            Constituencies

 

 

71.  Definitions.-In this Part,-

 

(1)  "continuing  candidate" means any candidate not elected  and  not

excluded from the poll at any given time;

 

(2) "count" means-

 

(a)  all  the  operations  involved  in  the  counting  of  the  first

preferences recorded for candidates;  or

 

(b)  all the operations involved in the transfer of the surplus of  an

elected candidate ;  or

 

(c) all the operations involved, in the transfer of the total value of

votes of an excluded candidate;

 

(3)  "exhausted  paper"  means  a ballot paper  on  which  no  further

preference  is  recorded for a continuing candidate, provided  that  a

paper shall also be deemed to have become exhausted whenever-

 

(a)  the  names of two or more candidates, whether continuing or  not,

are  marked with the same figure and are next in order of  preference;

or

 

(b)  the  name  of the candidate next in order of  preference  whether

continuing  or not, is marked by a figure not following  consecutively

after some other figure on the ballot paper or by two or more figures;

 

(4)  "first preference" means the figure 1 set opposite the name of  a

candidate;   "second  preference" means the figure 2 set opposite  the

name  of  a  candidate;   "third preference" means the  figure  3  set

opposite the name of a candidate, and so on;

 

(5)  "original  vote",  in  relation to any candidate,  means  a  vote

derived  from a ballot paper on which a first preference is  recorded,

for such candidate;

 

(6)  "surplus"  means  the  number by which the value  of  the  votes,

original and transferred, of any candidate exceeds the quota;

 

(7) "transferred vote", in relation to any candidate, means a vote the

value  or the part of the value of which is credited to such candidate

and  which  is  derived  from a ballot paper on which a  second  or  a

subsequent preference is recorded for such candidate;  and

 

(8)  "unexhausted  paper"  means  a ballot paper on  which  a  further

preference is recorded for a continuing candidate.

 

72.   Application  of certain rules.-The provisions of rules 51 to  54

shall  apply  to  the counting of votes at any  election  by  assembly

members  or in a council constituency as they apply to the counting of

votes at an election in a parliamentary or assembly constituency.

 

73.   Scrutiny  and opening of ballot boxes and the packets of  postal

ballot papers.-(1) The returning officer shall-

 

1[(a)  first deal with the covers containing the postal ballot papers,

if any, in the manner provided in sub-rules (2) to (7) of rule 54A;

 

(b)  then open the ballot boxes, take out from each box and count  the

ballot  papers  contained  therein,  and  record  their  number  in  a

statement;]

 

(c) scrutinise the ballot papers taken out of the ballot boxes as well

as the postal ballot papers taken out from the covers;  and

 

(d)  separate the ballot papers which he deems valid from those  which

he rejects endorsing on each of the latter the word "Rejected" and the

ground of rejection.

 

(2) A ballot paper shall be invalid on which-

 

(a) the figure 1 is not marked;  or

 

(b)  the figure 1 is set opposite the name of more than one  candidate

or  is  so  placed as to render it doubtful to which candidate  it  is

intended to apply;  or

 

(c)  the figure 1 and some other figures are set opposite the name  of

the same candidate;  or

 

 

(d)  there  is  any  mark  or writing by  which  the  elector  can  be

identified;  2[or]

 

3[(e)  there  is  any figure marked otherwise than  with  the  article

supplied for the purpose:

 

Provided that this clause shall not apply to a postal ballot paper:

 

Provided  further  that where the returning officer is satisfied  that

any  such defect as is mentioned in this clause has been caused by any

mistake  or  failure  on the part of a presiding  officer  or  polling

officer,  the ballot paper shall not be rejected, merely on the ground

of such defect.]

 

4[Explanation.-The  figures referred to in clauses (a), (b) and (c) of

this  sub-rule  may  be  marked in the international  form  of  Indian

numerals  or  in  the  Roman form or in the form used  in  any  Indian

language, but shall not be indicated in words.]

 

74.   Arrangement  of valid ballot papers in parcels.-After  rejecting

the ballot papers which are invalid, the returning officer shall-

 

(a) arrange the remaining ballot papers in parcels according the first

preference recorded for each candidate;

 

(b) count and record the number of papers in each parcel and the total

number;  and

 

(c)  credit  to each candidate the value of the papers in his  parcel.

______________________________________________________________________

1.   Subs.   by Notifn.  No.  S.O.3662, dated the 12th October,  1964,

for cls.  (a) and (b).

 

2.Ins.  by Notifn.  No.  S.O.  286(E), dated the 8th May, 1974.

 

3.   Subs.   by Notifn.  No.  S.O.  795(E), dated the  14th  December,

1976.

 

4.  Ins.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

----------------------------------------------------------------------

                  

75.  Counting of votes where only one seat is to be filled.-(1) At any

election where only one seat is to be filled, every valid ballot paper

shall  be deemed to be of the value of 1 at each count, and the  quota

sufficient  to secure the return of a candidate at the election  shall

be determined as follows:-

 

(a)  add the values credited to all the candidates under clause (c) of

rule 74;

 

(b) divide the total by 2;  and

 

(c)  add  1  to the quotient ignoring the remainder, if  any  and  the

resulting number is the quota.

 

(2)  If,  at the end of the first or any subsequent count,  the  total

value  of the ballot papers credited to any candidate is equal to,  or

greater  than,  the quota or there is only one  continuing  candidate,

that candidate shall be declared elected.

 

(3) If, at the end of any count, no candidate can be declared elected,

the returning officer shall-

 

 

(a)  exclude from the poll the candidate who up to that stage has been

credited with the lowest value;

 

(b)  examine  all  the ballot papers in his parcels  and  sub-parcels,

arrange  the  unexhausted papers in sub-parcels according to the  next

available  preferences recorded thereon for the continuing candidates,

count  the  number of papers in each such sub-parcel and credit it  to

the  candidate  for  whom such preference is  recorded,  transfer  the

sub-parcel  to  that candidate, and make a separate sub-parcel of  all

the exhausted papers ;  and

 

(c)  see  whether  any of the continuing candidates  has,  after  such

transfer and credit, secured the quota.

 

(4)  If,  when  a  candidate has to be excluded under  clause  (a)  of

sub-rule  (3), two or more candidates have been credited with the same

value  and stand lowest on the poll, the candidate for whom the lowest

number  of original votes are recorded shall be excluded, and if  this

number  also  is the same in the case of two or more  candidates,  the

returning officer shall decide by lot which of them shall be excluded.

 

      Counting of votes when more than one seat is to be filled

 

76.   Ascertainment of quota.-At any election where more than one seat

is to be filled, every valid ballot paper shall be deemed to be of the

value  of  100,  and the quota sufficient to secure the  return  of  a

candidate at the election shall be determined as follows:-

 

(a)  add the values credited to all the candidates under clause (c) of

rule 74;

 

(b)  divide  the  total by a number which exceeds by 1 the  number  of

vacancies to be filled;  and

 

(c)  add  1  to the quotient ignoring the remainder, if any,  and  the

resulting number is the quota.

 

77.   General instruction.-In carrying out the provisions of rules  78

to  82, the returning officer shall disregard all fractions and ignore

all  preferences  recorded for candidates already elected or  excluded

from the poll.

 

78.   Candidates with quota elected.-If at the end of any count or  at

the  end  of the transfer of any parcel or sub-parcel of  an  excluded

candidate  the value of ballot papers credited to a candidate is equal

to,  or  greater  than  the quota, that candidate  shall  be  declared

elected.

 

79.   Transfer of surplus.-(1) If at the end of any count the value of

the  ballot papers credited to a candidate is greater than the  quota,

the surplus shall be transferred, in accordance with the provisions of

this rule, to the continuing candidates indicated on the ballot papers

of that candidate as being next in order of the elector's preference.

 

(2)  If  more than one candidate have a surplus, the  largest  surplus

shall be dealt with first and the others in order of magnitude:

 

Provided  that every surplus arising on the first count shall be dealt

with before those arising on the second count and so on.

 

(3)  Where there are more surpluses, than one to distribute and two or

more surpluses are equal, regard shall be had to the original votes of

each  candidate  and  the candidate for whom most original  votes  are

recorded  shall have his surplus first distributed;  and if the values

of  their original votes are equal, the returning officer shall decide

by lot which candidate shall have his surplus first distributed.

 

(4)  (a) If the surplus of any candidate to be transferred arises from

original  votes  only,  the returning officer shall  examine  all  the

papers  in  the  parcel  belonging  to  that  candidate,  divide   the

unexhausted  papers into sub-parcels according to the next preferences

recorded  thereon  and  make a separate sub-parcel  of  the  exhausted

papers.

 

(b)  He shall ascertain the value of the papers in each sub-parcel and

of all the unexhausted papers.

 

(c)  If  the value of the unexhausted papers is equal to or less  than

the surplus, he shall transfer all the unexhausted papers at the value

at  which  they were received by the candidate whose surplus is  being

transferred.

 

(d)  If  the  value  of the unexhausted papers  is  greater  than  the

surplus,  he shall transfer the sub-parcels of unexhausted papers  and

the  value  at  which  each  paper   shall  be  transferred  shall  be

ascertained by dividing the surplus by the total number of unexhausted

papers.

 

(5)  If  the  surplus of any candidate to be transferred  arises  from

transferred  as  well as original votes, the returning  officer  shall

re-examine  all  the papers in the sub-parcel last transferred to  the

candidate, divide the unexhausted papers into sub-parcels according to

the  next  preferences  recorded  thereon,  and  then  deal  with  the

sub-parcels  in  the  same  manner  as is  provided  in  the  case  of

sub-parcels referred to in sub-rule (4).

 

(6)  The  papers transferred to each candidate shall be added  in  the

form  of  a  sub-parcel  to  the  papers  already  belonging  to  such

candidate.

 

(7) All papers in the parcel or sub-parcel of an elected candidate not

transferred under this rule shall be set apart as finally dealt with.

 

80.   Exclusion  of  candidates lowest on the poll.-(1) If  after  all

surpluses  have been transferred as hereinbefore provided, the  number

of  candidates elected is less than the required number, the returning

officer  shall exclude from the poll the candidate lowest on the  poll

and  shall  distribute  his unexhausted papers  among  the  continuing

candidates  according  to the next preferences recorded thereon;   and

any exhausted papers shall be set apart as finally dealt with.

 

(2)  The  papers  containing original votes of an  excluded  candidate

shall first be transferred, the transfer value of each paper being one

hundred.

 

(3)  The papers containing transferred votes of an excluded  candidate

shall  then be transferred in the order of the transfers in which, and

at the value at which, he obtained them.

 

(4)  Each of such transfers shall be deemed to be a separate  transfer

but not a separate count.

 

(5)  If,  as  a result of the transfer of papers, the value  of  votes

obtained by candidate is equal to or greater than the quota, the count

then  proceeding  shall  be completed but no further papers  shall  be

transferred to him.

 

(6)  The  process  directed  by this rule shall  be  repeated  on  the

successive  exclusions  one after another of the candidates lowest  on

the  poll  until  such vacancy is filled either by the election  of  a

candidate with the quota or as hereinafter provided.

 

(7) If at any time it becomes necessary to exclude a candidate and two

or  more candidates have the same value of votes and are the lowest on

the  poll, regard shall be had to the original votes of each candidate

and the candidate for whom fewest original votes are recorded shall be

excluded  ;   and if the values of their original votes are equal  the

candidates  with  the  smallest value at the earliest count  at  which

these candidates had unequal values shall be excluded.

 

(8)  If two or more candidates are lowest on the poll and each has the

same  value of votes at all counts the returning officer shall  decide

by lot which candidate shall be excluded.

 

81.   Filling the last vacancies.-(1) When at the end of any count the

number  of continuing candidates is reduced to the number of vacancies

remaining  unfilled,  the  continuing  candidates  shall  be  declared

elected.

 

(2) When at the end of any count only one vacancy remains unfilled and

the  value of the papers of some one candidate exceeds the total value

of the papers of all the other continuing candidates together with any

surplus not transferred, that candidate shall be declared elected.

 

(3) When at the end of any count only one vacancy remains unfilled and

there are only two continuing candidates and each of them has the same

value  of  votes  and  no surplus remains  capable  of  transfer,  the

returning officer shall decide by lot which of them shall be excluded;

and  after  excluding him in the manner aforesaid, declare  the  other

candidate to be elected.

 

82.   Provision  for re-counts.-(1) Any candidate or, in his  absence,

his  election  agent  or counting agent may, at any  time  during  the

counting  of  the  votes either before the commencement or  after  the

completion  of  any transfer of votes (whether surplus  or  otherwise)

request the returning officer to re-examine and re-count the papers of

all  or  any  candidates (not being papers set aside at  any  previous

transfer  as  finally  dealt with), and the  returning  officer  shall

forthwith re-examine and re-count the same accordingly.

 

(2)  The  returning officer may in his discretion re-count  the  votes

either once or more than once in any case in which he is not satisfied

as to the accuracy of any previous count:

 

Provided that nothing in this sub-rule shall make it obligatory on the

returning officer to re-count the same votes more than once.

 

83.   Illustration of the procedure as to the counting of votes  under

rules 76 to 81.-An illustration of the procedure as to the counting of

votes  in accordance with the provisions of 1[rules 76 to 81] is given

in the Schedule to these rules.

 

84.   2[Declaration  of result and return by  returning  officers.-(1)

Upon  the completion of counting, the returning officer shall, subject

to the provisions of sub-rule (3) of rule 81,-

 

 

(a)  declare the result under section 66 in Form 23 or Form 23A as may

be  appropriate,  and  send signed copies thereof to  the  appropriate

authority, the Election Commission and the chief electoral officer;

 

(b) prepare and certify a return of the election in Form 23B and after

reporting  the  result of the election under section 67,  send  signed

copies  of  the  said Form to the Election Commission  and  the  chief

electoral officer;  and

 

(c)  permit  any candidate or his election agent or counting agent  to

take a copy of, or extract from, such return in Form 23B.]

 

1[(2) The returning officer shall thereafter-

 

(a)  place  the  valid ballot papers in one packet  and  the  rejected

ballot papers in another;

 

(b)  seal  with the seals of the returning officer and of such of  the

candidates,  their election agents or counting agents as may desire to

affix  their seals, each of the packets referred to in clause (a)  and

the  packet containing the declarations by electors and attestation of

their signatures;  and

 

(c)  record  on  each of the sealed packets the  descriptions  of  its

contents and the date of election.]

 

3*              *               *               *               *

 

85.   Grant of certificate of election to returned candidate.-As  soon

as  may  be  after  a candidate has been declared to  be  elected  the

returning  officer  shall  grant to such candidate  a  certificate  of

election  Form 24 and obtain from the candidate an acknowledgment  of

its receipt duly signed by him and immediately send the acknowledgment

by  registered  post to the Secretary of the Council of States or,  as

the case may be, the Secretary of the Legislative Council.

 

______________________________________________________________________

1.  Subs.  by Notifn.  No.  S.O.  3662, dated the 12th October, 1964.

 

2.   Subs.  by Notifn.  No.  S.O.(E)  4542, dated the 20th December, 1968 (w.e.f.  1-1-1969).

 

3.   Sub-rule (3) omitted by Notifn.  No.  S.O.(E)  4542, dated the  20th December, 1968 (w.e.f.  1-1-1969).

----------------------------------------------------------------------

                 

                              PART VIII

 

                          Election Expenses

 

 

86.   Particulars of account of election expenses.-(1) The account  of

election  expenses  to  be kept by a candidate or his  election  agent

under section 77 shall contain the following particulars in respect of

each item of expenditure from day to day, namely:-

 

(a) the date on which the expenditure was incurred or authorised;

 

(b) the nature of the expenditure (as for example, travelling, postage

or printing and the like);

 

(c) the amount of the expenditure-

 

(i) the amount paid;

 

(ii) the amount outstanding;

 

(d) the date of payment;

 

(e) the name and address of the payee;

 

(f) the serial number of vouchers, in case of amount paid;

 

(g) the serial number of bills if any, in case of amount outstanding;

 

(h)  the name and address of the person to whom the amount outstanding

is payable.

 

(2)  A voucher shall be obtained for every item of expenditure  unless

from  the nature of the case, such as postage, travel by rail and  the

like, it is not practicable to obtain a voucher.

 

(3)  All  voucher shall be lodged along with the account  of  election

expenses,  arranged  according  to the date of  payment  and  serially

numbered  by  the  candidate  or his election agent  and  such  serial

numbers  shall  be entered in the account under item (f)  of  sub-rule

(1).

 

(4)  It  shall not be necessary to give the particulars  mentioned  in

item  (e) of sub-rule (1) in regard to items of expenditure for  which

vouchers have not been obtained under sub-rule (2).

 

87.   Notice  by  1[district  election   officer]  for  inspection  of

accounts.-The 1[district election officer] shall, within two days from

the  date on which the account of election expenses has been lodged by

a  candidate  under  section 78, cause a notice to be affixed  to  his

notice board, specifying-

 

(a) the date on which the account has been lodged;

 

(b) the name of the candidate;  and

 

(c) the time and place at which such account can be inspected.

 

 

88.   Inspection  of account and the obtaining of copies  thereof.-Any

person  shall on payment of a fee of one rupee be entitled to  inspect

any  such  account and on payment of such fee as may be fixed  by  the

Election  Commission  in  this behalf be entitled to  obtain  attested

copies of such account or of any part thereof.

 

89.   Report by the 1[district election officer] as to the lodging  of

the  account  of  election expenses and the decision of  the  Election

Commission  thereon.-(1) As soon as may be after the expiration of the

time  specified  in  section  78 for the lodging of  the  accounts  of

election  expenses  at any election, the 1[district election  officer]

shall report to the Election Commission-

 

(a) the name of each contesting candidate;

 

(b) whether such candidate has lodged his account of election expenses

and if so, the date on which such account has been lodged;  and

 

(c)  whether  in his opinion such account has been lodged  within  the

time and in the manner required by the Act and these rules.

______________________________________________________________________

 

1.  Subs.  by Notifn.  No.  S.O.  3875, dated the 15th December, 1966,

for "returning officer".

----------------------------------------------------------------------

                 

(2)  Where the 1[district election officer] is of the opinion that the

account  of election expenses of any candidate has not been lodged  in

the  manner  required by the Act and these rules, he shall with  every

such report forward to the Election Commission the account of election

expenses of that candidate and the vouchers lodged along with it.

 

(3)  Immediately  after  the submission of the report referred  to  in

sub-rule  (1)  the 1[district election officer] shall publish  a  copy

thereof affixing the same to his notice board.

 

(4)  As soon as may be after the receipt of the report referred to  in

sub-rule  (1)  the  Election Commission shall consider  the  same  and

decide  whether  any  contesting  candidate has failed  to  lodge  the

account  of  election  expenses  within the time  and  in  the  manner

required by the Act and these rules.

 

2[(5)  Where  the  Election  Commission   decides  that  a  contesting

candidate  has failed to lodge his account of election expenses within

the  time  and  in the manner required by the Act and these  rules  it

shall  by notice in writing call upon the candidate to show cause  why

he should not be disqualified under section 10A for the failure.

 

(6)  Any  contesting candidate who has been called upon to show  cause

under  sub-rule  (5)  may within twenty days of the  receipt  of  such

notice  submit in respect of the matter a representation in writing to

the  Election Commission, and shall at the same time send to  district

election officer a copy of his representation together with a complete

account  of his election expenses if he had not already furnished such

an account.

 

(7)  The  district  election officer shall, within five  days  of  the

receipt  thereof,  forward to the Election Commission the copy of  the

representation  and  the  account (if any) with such  comments  as  he

wishes to make thereon.

 

(8)  If,  after  considering  the   representation  submitted  by  the

candidate  and the comments made by the district election officer  and

after  such  inquiry  as  it thinks fit, the  Election  Commission  is

satisfied  that the candidate has no good reason or justification  for

the  failure  to  lodge  his  account, it  shall  declare  him  to  be

disqualified  under  section 10A for a period of three years from  the

date of the order, and cause the order to be published in the Official

Gazette.]

 

3[90.   Maximum  election  expenses.-The total of the  expenditure  of

which  account is to be kept under section 77 and which is incurred or

authorized  in  connection  with  an  election in  a  State  or  Union

territory mentioned in column 1 of the Table below shall not exceed-

 

(a)  in  any  one parliamentary constituency of that  State  or  Union

territory,  the amount specified in the corresponding column 2 of  the

said Table;  and

 

(b)  in  any one assembly constituency, if any, of the State or  Union

territory,  the amount specified in the corresponding column 3 of  the

said Table-

 

----------------------------------------------------------------------

1.   Subs.  by Notifn.  No.  S.O.3875, dated 15th December, 1966,  for

"returning officer".

 

2.  Subs., ibid., for sub-rules (5) to (9).

 

3.   Subs.   by Notifn.  No.  S.O.  767(E), dated the  29th  November,

1979, for rule 90.

---------------------------------------------------------------------                                 1[TABLE

 

----------------------------------------------------------------------

 

Sl. No. Name of State or                Maximum limit of election

        Union territory                 expenses in any one

 

                                        -------------------

                                        Parliamentary   Assembly

                                        constituency    constituency

----------------------------------------------------------------------

 

 1              2                            3                4

----------------------------------------------------------------------

           I. STATES

 

 

 

1.         Andhra Pradesh               15,00,000        6,00,000

2.         Arunachal Pradesh            10,00,000        3,00,000

 

3.         Assam                        15,00,000        6,00,000

 

4.         Bihar                        15,00,000        6,00,000

 

5.         Goa                           8,00,000        3,00,000

 

6.         Gujarat                      15,00,000        6,00,000

 

7.         Haryana                      15,00,000        6,00,000

 

8.         Himachal Pradesh             15,00,000        4,00,000

 

9.         Jammu & Kashmir              15,00,000        --------

 

10.        Karnataka                    15,00,000        6,00,000

 

11.        Kerala                       15,00,000        6,00,000

 

12.        Madhya Pradesh               15,00,000        6,00,000

 

13.        Maharashtra                  15,00,000        6,00,000

 

14.        Manipur                      13,00,000        3,00,000

 

15.        Mehgalaya                    13,00,000        3,00,000

 

16.        Mizoram                      12,00,000        3,00,000

 

17.        Nagaland                     15,00,000        3,00,000

 

18.        Orissa                       15,00,000        6,00,000

 

19.        Punjab                       15,00,000        6,00,000

 

20.        Rajasthan