THE ELECTION SYMBOLS

(RESERVATION AND ALLOTMENT) ORDER, 1968

 

An  order  to  provide  for  specification,  reservation,  choice  and allotment  of  symbols  at  elections in  Parliamentary  and  Assembly Constituencies,  for the recognition of political parties in  relation thereto and for matters connected therewith.

 

S.O.    2959,   dated   the  31st    August,   1968.-   Whereas,   the

superintendence,  direction and control of all elections to Parliament

and  to the Legislature of every State are vested by the  Constitution

of India in the Election Commission of India.

 

AND  WHEREAS, it is necessary and expedient to provide in the interest of  purity of elections to the House of the People and the Legislative Assembly  of  every State and in the interest of the conduct  of  such elections  in  a  fair and efficient manner,  for  the  specification, reservation,  choice  and allotment of symbols for the recognition  of political  parties  in  relation  thereto and  for  matters  connected  therewith.

 

NOW,  THEREFORE, in exercise of the powers conferred by article 324 of the  Constitution 1[read with section 29A of the Representation of the People  Act,  1951 (43 of 1951) and rules 5 and 10] of the Conduct  of  Elections  Rules,  1961,  and  all other powers enabling  it  in  this behalf,  the  Election Commission of India hereby makes the  following Order:-

 

1.   Short title, extent, application and commencement.-(1) This Order may  be called the Election Symbols (Reservation and Allotment) Order, 1968.

 

(2)  It  extends  to  the whole of India and applies  in  relation  to  election  in all Parliamentary and Assembly Constituencies other  than Assembly Constituencies in the State of Jammu and Kashmir.

 

(3)  It  shall come into force on the date of its publication  in  the Gazette  of  India  which  date  is hereinafter  referred  to  as  the commencement of this Order.

 

2.   Definitions  and  interpretation.-(1) In this Order,  unless  the context  otherwise  requires,-

 

(a) "clause" means a clause of the paragraph or sub-paragraph in which the word occurs;

 

(b)  "Commission"  means the Election Commission of India  constituted under article 324 of the Constitution;

 

(c)  "constituency" means a parliamentary constituency or an  assembly  constituency;

 

(d)  "contested  election" means an election in a parliamentary or  an assembly constituency where a poll is taken;

 

(e) "election" means an election to which this Order applies;

 

2[(ee) "form" means a form appended in this Order;]

 

(f)  "general  election"  means any general election  held  after  the commencement  of this Order for the purposes of constituting the House of  the  People or the Legislative Assembly of a State and includes  a general  election  whereby the House of the People or the  Legislative Assembly of a State in existence and functioning at such commencement, has been constituted;

 

(g) "paragraph" means a paragraph of this Order;

 

3[(h)  "political  party" means an association or body  of  individual citizens  of India registered with the Commission as a political party under section 29A of the Representation of the People Act, 1951 (43 of 1951);]

 

___________________________________________________________

 

1.  Subs.  by Notifn No.  O. N. 56(E), dated the 15th June, 1989.

 

2.  Ins.  by O.N.  121(E), dated the 15th December, 1997.

 

3.  Subs.  by Notifn No.S.O.  3001, dated the 10th September, 1970,

for cl.(h).

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

 

 

2[(i) “State “ includes the National Capital Territory of Delhi and the Union Territory of Pondicherry.]

 

(j)  "Sub-paragraph"  means a sub-paragraph of the paragraph in  which

the word occurs;  and

 

2[(jj) “Union Territory” means Union Territory other than the National Capital Territory of Delhi and the Union Territory of Pondicherry.]

 

(k)  Words  and  expressions used but not defined in  this  Order  but

defined in the Representation of the People Act, 1950 (43 of 1950), or

the  rules made there under or in the Representation of the People Act,

1951  (43  of  1951),  or the rules made  there under  shall  have  the

meanings respectively assigned to them in those Acts and rules.

 

(2)  The  General Clauses Act, 1897 (10 of 1897) shall, as far as  may

be,  apply  in  relation  to the interpretation of this  Order  as  it

applies in relation to the interpretation of a Central Act.

 

1[*               *               *               *               *

 

4.   Allotment of symbols.-In every contested election a symbol  shall

be  allotted  to  a  contesting   candidate  in  accordance  with  the

provisions  of  this Order and different symbols shall be allotted  to

different   contesting  candidates  at  an   election  in   the   same

constituency.

 

5.   Classification  of  symbols.-(1) For the purpose  of  this  Order

symbols are either reserved or free.

 

(2)  Save as otherwise provided in this Order, a reserved symbol is  a

symbol  which  is  reserved  for  a  recognised  political  party  for

exclusive allotment to contesting candidates set up by that party.

 

(3) A free symbol is a symbol other than a reserved symbol.

 

6.   Classification of political parties.-(1) For the purposes of this

Order and for such other purposes as the Commission may specify as and

when   necessity  there for  arises,   political  parties  are   either

recognised political parties or unrecognised political parties.

 

4[(2)  A  political party shall be treated as a  recognised  political

party  in a State, if, and only if, either the conditions specified in

clause (A) are, or the condition specified in clause (B) is, fulfilled

by that party and not otherwise, that is to say:-

 

(A) that such party-

 

(a)  has been engaged in political activity for a continuous period of

five years;  and

 

(b)  has,  at the last general election in that State to the House  of

the  People,  or, as the case may be, to the Legislative Assembly,  of

the State, returned:-

 

either (i) at least one member to the House of the People for every

twenty-five members of that House or any fraction of that number

elected from that State;

 

or  (ii) at least one member to the Legislative Assembly of that State

for  every  thirty  members of that Assembly or any fraction  of  that

number;

 

(B)  that the total number of valid votes polled by all the contesting

candidates  set up by such party at the general election in the  State

to  the House of the People, or as the case may be, to the Legislative

Assembly  of  the State, is not less than six per cent.  of the  total

number  of valid votes polled by all the contesting candidates at such

general election in the State.

 

(2A)  Notwithstanding  anything  contained  in  clause  (B)  of  sub-

paragraph  (2),  a  political party shall be treated as  a  recognised

political  party in a State, if, at the general election to the  House

of  the People or, as the case may be, to the Legislative Assembly  of

the  State, in existence and functioning at or immediately before  the

commencement  of  the  Election Symbols  (Reservation  and  Allotment)

(Amendment) Order, 1997, the total number of valid votes polled by all

the  contesting  candidates  set up by such party (but  excluding  the

valid  votes of each such candidate in a constituency as has not  been

elected  and  has not polled at least one-twelfth of the  total  valid

votes polled by all the contesting candidates in that constituency) is

not  less  than  four per cent  of the total number  of  valid  votes

polled  by  all the contesting candidates at such general election  in

that  State (including the valid votes of those contesting  candidates

who have forfeited their deposits).]

 

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

 

 

1.   Paragraph 3 omitted by Notifn.  No.  O.N.  21(E), dated the  23rd

March, 1992 (w.e.f.  25-3-1992).

 

2.  Subs. by Notifn.  No.  O.N.  121(E), dated 15th December, 1997,

for sub-paragraph (2).

3.  Subs. , Omitted and Inserted by O.N. 6(E), dated 8th June, 1999.

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

 

 

(3) For the removal of doubts it is hereby declared that the condition

in  clause (A) or (B) of sub-paragraph (2) shall not be deemed to have

been  fulfilled  by a political party if a member of the House of  the

People  or  the Legislative Assembly of the State becomes a member  of

that  political party after his election to that House or, as the case

may be, that Assembly.

 

1[7.   Two  categories  of  recognised  political  parties.-(1)  If  a

political  party  is  treated  as  a  recognised  political  party  in

accordance  with paragraph 6 in four or more States, it shall be known

as,  and  shall  have  and enjoy the status  of,  a  "National  Party"

throughout  the  whole  of India, but only so long as  that  political

party  continues  to  fulfill thereafter the  conditions  specified  in

paragraph 6 for such recognition in four or more States on the results

of  any subsequent general election either to the House of the  People

or to the Legislative Assembly of any State.

 

(2) If a political party is treated as a recognised political party in

accordance with paragraph 6 in less than four States, it shall be known

as,  and  shall have and enjoy the status of, a "State Party"  in  the

State or States in which it is so recognised, but only so long as that

political   party  continues  to   fulfill  thereafter  the  conditions

specified  in paragraph 6 for such recognition as a State Party on the

results  of any subsequent general election to the House of the People

or,  as the case may be, to the Legislative Assembly of the State,

in the said State or States.]

 

              2[Provided that if a political party is recognized as a State Party in any Union Territory, immediately before the commencement of the Election Symbols (Reservation and Allotment ) (Second Amendment) Order, 1999, it shall continue to be so recognized as such State Party only in that Union Territory and only for the purposes of the next general election to be held in that Union Territory to constitute the 13th House of the People.]

 

8.   Choice of symbols by candidates of National and State parties and

allotment  thereof.-(1) A candidate set up by a National party at  any

election  in  any  constituency in India shall choose,  and  shall  be

allotted, the symbol reserved for that party and no other symbol.

 

(2)  A  candidate  set  up  by a State party at  an  election  in  any

constituency  in  a State in which such party is a State party,  shall

choose,  and  shall be allotted the symbol reserved for that party  in

that State and no other symbol.

 

(3)  A  reserved  symbol shall not be chosen by, or allotted  to,  any

candidate  in  any  constituency other than a candidate set  up  by  a

National  party for whom such symbol, has been reserved or a candidate

set  up by a State party for whom such symbol has been reserved in the

State  in which it is a State party even if no candidate has been  set

up by such National or State party in that constituency.

 

1[9.   Restriction  on  the allotment of Symbols  reserved  for  State

parties  in  States  where such parties are not  recognised.-A  symbol

reserved for a State party in any State-

 

2[(a)  shall  not be included in the list of free symbols for any  other State or Union Territory, and]

 

(b)  shall  not  be reserved for any other  party  which  subsequently

becomes  eligible,  on  fulfillment  of  the  conditions  specified  in

paragraph 6, for recognition as a State party in any other State:

 

Provided  that nothing contained in clause (b) shall apply in relation

to a political party, for which the Commission has, immediately before

the  commencement of the Election Symbols (Reservation and  Allotment)

(Amendment) Order, 1997, already reserved the same symbol which it has

also reserved for some other State party or parties in any other State

or States.]

 

2[ 10. Concession to candidates set up by a State Party at elections in other States or Union territories:  If a political party which is recognized as a State Party in some State or States, sets up a candidate at an election in a constituency in any other State or Union Territory in which it is not a recognized State party, then such candidate may, to the exclusion of all other candidates in the constituency, be allotted the symbol reserved for that party in the State or States in which it is a recognized State Party, notwithstanding that such symbol is not specified in the list of free symbols for such other State or Union territory, on the fulfillment of each of the following conditions, namely:-

 

(a)     that an application is made to the Commission by the said party for exclusive allotment of that symbol to the candidate set up by it, not later than the third day after the publication in the Official Gazette of the notification calling the election;

(b)     that the said candidate has made a declaration in his nomination paper that he has been set up by that party at the election and that the party has also fulfilled the requirements of clauses (b), (c),(d) and (e) of paragraph 13 read with paragraph 13A in respect of such candidate; and

(c)     that in the opinion of the Commission there is no reasonable ground for refusing the application for such allotment.

 

Provided that nothing contained in this paragraph shall apply to a candidate set up by a State Party at an election in any constituency in a State in which that party is not a State Party and where the same symbol is already reserved for some other State Party in that State.]  

 

______________________________________________________________________

 

1.   Subs.   by Notifn.  No.  O.N.  121(E), dated the  15th  December,

1997.

2. Added & Subs. by O.N. 6(E), dated 8th June, 1999

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

 

 

11.   Restrictions  on  the choice and allotment of  symbols  allotted

under  paragraph 10.-Notwithstanding anything contained in any of  the

foregoing  provisions  where  elections are held simultaneously  in  a

parliamentary   constituency  and  in   the  assembly   constituencies

comprised in such parliamentary constituency, then-

 

 

(a)  if a symbol has been exclusively allotted under paragraph 10 to a

candidate  set  up  by  a  political party  at  any  election  in  the

parliamentary  constituency, that symbol shall not be allotted to  any

candidate  at any election in any of the said Assembly  constituencies

unless such candidate is a candidate set up by that political party; and

 

(b)  if a symbol has been exclusively allotted under paragraph 10 to a

candidate  set  up by a political party at any election in any of  the

said assembly constituencies, that symbol shall not be allotted to any

candidate  at  the  election in the  said  parliamentary  constituency

unless such candidate is a candidate set up by that political party.

 

 

1[12.   Choice of symbols by other candidates and allotment  thereof.-

2[(1) Any candidate at an election in a constituency in a State or Union Territory, other than-

 

(a)               a candidate set up by a National Party; or

(b)               a candidate set up by a political party which is a State party in that State; or

(c)               a candidate referred to in paragraph 10;

 

shall choose and shall be allotted in accordance with the provisions hereafter set out in this paragraph, one of the symbols specified as free symbols for that State or Union territory by notification under paragraph 17.]

 

(2)  Where  any free symbol has been chosen by only one  candidate  at

such  election, the returning officer shall allot that symbol to  that

candidate and to no one else.

 

(3)  Where the same free symbol has been chosen by several  candidates

at such election, then-

 

2[ (a) if of those several candidates, only one is a candidate set up by a political party, which is at present an unrecognized political party but which was recognized State Party in that State or Union territory not earlier than six years from the date of notification of such election, the Returning Officer shall allot that free symbol to the candidate set up by such unrecognized political party and to no one else;

 

 

 

and, if of those several candidates, two or more candidates are set up

by   such  unrecognised  political   parties,  which  previously  were

recognised  State  parties in that State or Union territory, the Returning Officer  shall decide  by  lot as to which of these two or more candidates set up  by the  said  political  parties that free symbol shall be  allotted  and allot  that free symbol to the candidate on whom the lot falls and  to no one else;]

 

(b)  if of those several candidates, only one is a candidate set up by

an  unrecognised  political  party and all the  rest  are  independent

candidates,  the Returning Officer shall allot that free symbol to the

candidate  set  up by the unrecognised political party and to  no  one

else  and  if of those several candidates, two or more are set  up  by

different  unrecognised  political  parties [other  than  the  parties

referred  to  in clause (a)] and the rest are independent  candidates,

the  returning officer shall decide by lot to which of the two or more

candidates set up by the different unrecognised political parties that

free  symbol  shall  be  allotted and allot that free  symbol  to  the

candidate on whom the lot falls and to no one else:

 

Provided  that  where  of two or more such candidates set up  by  such

different  unrecognised  political  parties,  only  one  is,  or  was,

immediately before such election, a sitting member of the House of the

People,  or,  as  the  case  may   be,  of  the  Legislative  Assembly

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

1.   Subs.   by Notifn.  No.  O.N.  121(E), dated the  15th  December,

1997.

­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­­2. Subs. by O.N.6(E), dated 8th June, 1999. ____________________________________________________________________

 

 

(irrespective  of  the  fact as to whether he was allotted  that  free

symbol or any other symbol at the previous election when he was chosen

as such member), the returning officer shall allot that free symbol to

that candidate and to no one else;

 

(c)  if  of  those  several  candidates,  no one  is  set  up  by  any

unrecognised  political  party but all are independent candidates  and

one  of the independent candidates is, or was immediately before  such

election  is sitting member of the House of the People, or as the case

may be, of the Legislative Assembly, and was allotted that free symbol

at  the  previous  election  when he was chosen as  such  member,  the

returning  officer shall allot that free symbol to that candidate  and

to no one else;  and

 

(d)  if of those several candidates, being all independent candidates,

no  one is or was a sitting member as aforesaid, the returning officer

shall decide by lot to which of those independent candidates that free

symbol  shall be allotted and allot that free symbol to the  candidate

on whom the lot falls and to no one else.]

 

1[13. When a candidate shall be deemed to be set up by a political party..- For the purposes of an election from any parliamentary or assembly constituency to which this Order applies, a candidate shall be deemed to be set up by a political party in any such parliamentary or assembly constituency, if, and only if,-

 

(a)               the candidate has made the prescribed declaration to this effect in his nomination paper;

(b)               a notice by the political party in writing, in Form B, to that effect has, not later than 3 p.m. on the last date for making nominations, been delivered to the Returning Officer of the constituency;

(c)               the said notice in Form B is signed by the President, the Secretary or any other office bearer of the party, and the President, Secretary or such other office bearer sending the notice has been authorized by the party to send such notice;

(d)               the name and specimen signature of such authorized person are communicated by the party, in Form A, to the returning Officer of the constituency and to the Chief Electoral Officer of the 2[ State or Union Territory concerned, ] not later than 3 p.m. on the last date for making nominations; and

(e)               Forms A and B are signed, in ink only, by the said office bearer or person authorized by the party:

 

Provided that no facsimile signature or signature by means of rubber stamp, etc., of any such office bearer or authorized  person shall be accepted and no form transmitted by fax shall be accepted.]

1[13A. Substitution of a candidate by a political party :-

 

 For the removal of any doubt, it is hereby clarified that a political party which has given a notice in Form B under paragraph 13 in favour of a candidate may rescind that notice and may give a revised notice in Form B in favour of another candidate for the constituency:

 

    Provided that the revised notice in Form B, clearly indicating therein that the earlier notice in Form B has been rescinded, reaches the Returning Officer of the constituency, not later than 3 p.m. on the last date for making nominations, and the said revised notice in Form B is signed by the authorized person referred to in clause (d) of paragraph 13:

 

    Provided further that in case more than one notice in Form B is received by the Returning Officer in respect of two or more  candidates, and the political party fails to indicate in such notices in Form B that the earlier notice or notices in Form B, has or have been rescinded, the Returning Officer shall accept the notice in Form B in respect of the candidate whose nomination paper was first delivered to him, and the remaining candidate or candidates in respect of whom also notice or notices in Form B has or have been received by him, shall not be treated as candidates set up by such political party.]

 

14.   Power  of  Commission  to  issue  instructions  to  unrecognised

political  parties for their expeditious recognition of fulfillment  of

conditions specified in paragraph 6.- The Commission may issue for the

benefit  of unrecognised political parties such instructions as it may

think  necessary  for  their expeditious recognition  when  they  have

fulfilled  either of the conditions for such recognition specified  in

sub-paragraph (2) of paragraph 6.

 

15.   Power  of  Commission in relation to splinter  groups  or  rival

sections  of  a  recognized political party.-When  the  Commission  is

satisfied  on  information  in  its possession that  there  are  rival

sections or groups of a recognised political party each of whom claims

to be that party the Commission may, after taking into account all the

available  facts  and  circumstances  of the  case  and  hearing  such

representatives  of the sections or groups and other persons as desire

to  be  heard decide that one such rival section or group or  none  of

such  rival sections or groups is that recognised political party  and

the  decision  of  the Commission shall be binding on all  such  rival

sections or groups.

_____________________________________________________________________

 

1.Subs. and omitted by O.N.1(E), dated 20th May,1999.

2.Subs. by O.N.6(E), dated 8th June,1999.  

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16.   Power  of  Commission  in case of amalgamation of  two  or  more

political parties.-(1) When two or more political parties, one or some

or  all  of  whom is a recognised political party  or  are  recognised

political  parties  join together to form a new political  party,  the

Commission   may,  after  taking  into   account  all  the  facts  and

circumstances  of the case, hearing such representatives of the  newly

formed  party  and  other persons as desired to be  heard  and  having

regard to the provisions of this Order, decide-

 

(a)  whether  such newly formed party should be a National party or  a

State party;  and

 

(b) the symbol to be allotted to it.

 

(2)  The  decision of the Commission under sub-paragraph (1) shall  be

binding  on  the  newly formed political party and all  the  component

units thereof.

 

1[16A.   Power  of Commission to suspend or withdraw recognition of  a

recognised  political  party for its failure to observe Model Code  of

Conduct   or  follow  lawful  directions   and  instructions  of   the

Commission.-Notwithstanding  anything in this Order, if the Commission

is  satisfied on information in its possession that a political party,

recognised  either  as a National party or as a State party under  the

provisions  of this order, has failed or has refused or is refusing or

has  shown  or is showing defiance by its conduct or otherwise (a)  to

observe  the  provisions of the “Model Code of Conduct for Guidance  of

Political  parties  and  Candidates" as issued by  the  Commission  in

January,  1991 or as amended by it from time to time, or (b) follow or

carry  out  the lawful directions and instructions of  the  Commission

given from time to time with a view to furthering the conduct of free,

fair  and  peaceful  elections or safeguarding the  interests  of  the

general  public and the electorate in particular, the Commission  may,

after taking into account all the available facts and circumstances of

the  case  and  after  giving the party a  reasonable  opportunity  of

showing  cause in relation to the action proposed to be taken  against

it,  either suspend, subject to such terms as the Commission may  deem

appropriate, or withdraw the recognition of such party as the National

party or, as the case may be, the State party.]

 

17.  Notification containing lists of political parties and symbols.-

 

(1)  The Commission shall be one or more notifications in the  Gazette

of India publish lists specifying-

 

(a)  the  National parties and the symbols respectively  reserved  for

them;

 

(b)  the  State parties, the State or States in which they  are  State

parties  and the symbols respectively reserved for them in such  State

or States;

 

2[(bb) subject to the proviso to sub-paragraph(2) of paragraph 7, the

State parties, recognized in the Union Territories, the Union territory in which they are State parties; and  the symbols respectively reserved for them in such Union territories;

 

(c)the un-recognised political parties and the State or States or Union territory or Union territories in which they function; and

 

(d)               the free symbols for each State and Union territory.]

 

(2) Every such list shall, as far as possible, be kept up-to-date.

 

18.   Power  of Commission to issue instructions  and  directions.-The

Commission may issue instructions and directions-

 

(a) for the clarification of any of the provisions of this Order;

 

(b)  for the removal of any difficulty which may arise in relation  to

the implementation of any such provisions;  and

 

(c)  in  relation  to any matter with respect to the  reservation  and

allotment  of symbols and recognition of political parties, for  which

this  Order  makes no provision or makes insufficient  provision,  and

provision is in the opinion of the Commission necessary for the smooth

and orderly conduct of elections.

 

2[****]

_________________________________________________________________

 

1.               Ins.   by Notifn.  No.  O.N.  42(E), dated 18th  February,  1994.

2.               Subs.& omitted by O.N. 6(E), dated 8th June, 1999.

 

 

                              1[FORM A

 

Communication  with  regard to Authorised Persons to intimate name  of

Candidates  set up by recognised NATIONAL OR STATE political party  or

REGISTERED UNRECOGNISED political party.

 

                    [See paragraph 13(c), (d) and (e)

                    of the Election Symbols (Reservation

                    and Allotment) Order, 1968]

 

To

 

     1.   The Chief Electoral Officer,

          ...............(State/Union territory).

 

     2.   The Returning Officer for the

          ...............Constituency.

 

Subject:- General Elections to.............from...........(State/Union

Territory)  -  Allotment  of  Symbols - Authorisation  of  persons  to

intimate names of candidates.

 

Sir,

 

In  pursuance of paragraph 13(c), (d) and (e) of the Election  Symbols

(Reservation and Allotment) Order, 1968, I hereby communicate that the

following  person(s)  has/have been authorised by the party, which  is

National Party/State Party in the State of ................/Registered

Un-recognised  Party to intimate the names of the candidates  proposed

to be set up by the party at the election cited above.

 

_________________________________________________________________

Name of person           Name of office held      District(s)/area(s)

authorised to            in the party             constituency/

send notice                                       constituencies

                                                  in respect of

                                                  which he has

                                                  been authorised

_________________________________________________________________

1                               2                        3

_________________________________________________________________

1.

2.

3.

 

 

 

_________________________________________________________________

The specimen signatures of the above mentioned person(s) so

authorised are given below:-

 

1.   Specimen signatures of Shri...........................

     (i)......................(ii).........................

     (iii)....................

 

2.   Specimen signatures of Shri...........................

     (i).....................(ii)..........................

     (iii)...................

 

3.   Specimen signatures of Shri...........................

     (i).....................(ii)..........................

     (iii)...................

 

 

                                        Yours faithfully,

 

 

                                        President/Secretary

                                        Name of the Party

Place..............

Date...............                     (Seal of the Party)

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

 

N.B.-  1.   This  must be delivered to the Returning Officer  and  the

Chief  Electoral  Officer not later than 3 p.m.  on the last date  for

making nominations.

 

2.   Form  must  be signed in ink by  the  office-bearer(s)  mentioned

above.   No facsimile signature or signature by means of rubber

stamp, etc., of any office bearer shall be accepted.

 

3.     No    form   transmitted   by    fax   shall    be    accepted.

 

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

1.  Ins.  by O.N.  121(E), dated the 15th December, 1997.

 

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

 

 

1[FORM 'B'

 

Notice as to names of candidate set up

by the political party

 

[See paragraphs 13(b), (c) and (e) and 13A of the Election Symbols (Reservation and Allotment) Order 1968]

 

To

        The Returning Officer for the

        …………………………….Constituency.

 

Subject: General/bye Election to ………………………from …………………..(Name of the Constituency) in…………………(State/Union Territory)- setting up of candidate.

 

     Sir,

 

 

In  pursuance  of paragraph 13(b),(c) and (e) and 13A of the Election  Symbols

(Reservation and Allotment) Order, 1968, I hereby give notice on behalf of -----------(party)-

(i)               that the person whose particulars are furnished in columns (2) to (4) below is the approved candidate of the party above named, and

(ii)          the person whose particulars are mentioned in columns (5) to (7) below is the substitute candidate of the party, who will step-in on the approved candidate’s nomination being rejected on scrutiny or on his withdrawing from the contest, if the substitute candidate is still a contesting candidate, at the ensuing general/bye election from this constituency:

 

 

 

_________________________________________________________________

Name of the    Name of the    Father's/      Postal

Constituency   approved       mother's/      address

               candidate      husband,s      of approved

                              name of        candidate

                              approved

                              candidate

_________________________________________________________________

1                   2              3              4

_________________________________________________________________

 

 

 

___________________________________________________________________

Name of the substi-           Father's/      Postal address of

tute candidate who           Mother's/      substitute candidate

will step-in on the           Husband's

approved candidate's          name of

nomination being              substitute

rejected on scrutiny          candidate

or on his withdrawing

from the contest if

substitute candidate

is still a contesting

candidate.

_________________________________________________________________

5                                  6                   7

_________________________________________________________________

 

 

 

 

 

_________________________________________________________________

 

*2 The notice in Form ‘B’ given earlier in favour of Shri/Smt./Sushri----------------- as party’s approved candidate/Shri/Smt./Sushri------------------ as Party’s substitute candidate is hereby rescinded.

 

                                        Yours faithfully,

 

 

                                 (Name and Signature of the

                                   Authorised person of the Party)

 

 

                         (Seal of the Party)

 

Place.............

Dated.............

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*Score off, if not applicable.

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NB.:-

1.  This must be delivered to the Returning Officer not  later  than 3     P.M.  on  the  date  for making nominations.

 

2.   Form  must  be signed in ink by  the  office-bearer(s)  mentioned

above.   No facsimile signature or signature by means of rubber

stamp, etc., of any office-bearer shall be accepted.

 

3. No Form transmitted by fax shall be accepted.

4. Para 2 of the Form must be scored off, if not applicable, or must be properly filled, if applicable.]

 

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1. Subs. by O.N. 1(E), dated 20th May, 1999.

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