Voter Helpline App (for Android)
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content
  • Search In
    • More options...
    Find results that contain...
    Find results in...
    How to Search

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

  

1 Screenshot

About This File

No. ECI/PN/70/2018                                                                                                                                                                                   Date: 9th October, 2018

PRESS NOTE

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

                    It is understood that some newspapers have reported that the Commission on the one hand announced the bye elections to fill the three casual vacancies in Lok Sabha from Karnataka while the bye elections to fill five vacancies in Lok Sabha from Andhra Pradesh have not been announced.

                   In this connection, it is clarified that vacancies from 9-Bellary(ST), 14-Shimoga and 20-Mandya Parliamentary Constituencies of Karnataka have occurred on 18th May, 18 May and 21st May, 2018 respectively,  whereas vacancies from the five parliamentary constituencies from Andha Pradesh have occurred on 20th June, 2018.

                   Section 151A of the Representation of the People Act, 1951 mandates the Election Commission to fill the casual vacancies in the Houses of Parliament and State Legislatures through bye-elections within six months from the date of occurrence of the vacancy, provided that the remainder of the term of a member in relation to a vacancy is one year or more. 

                   The term of sixteenth Lok Sabha is upto 3rd June, 2019. As the vacancies from Karnataka have occurred more than one year before the expiration of the term of House, bye elections are required to be held under Section 151A of R. P. Act 1951 to fill these vacancies within six months from the date of occurrence of vacancies that is 18th & 21st May, 2018. In the case of vacancies from Andhra Pradesh, there is no need to hold bye elections as the remaining term of the Lok Sabha is less than one year from the date of occurrence of vacancies that is 20th June, 2018.

                   Section 151A of the Representation of the People Act, 1951 is reproduced below:

151A. Time limit for filling vacancies referred to in sections 147, 149, 150  and 151.—Notwithstanding anything contained in section 147, section 149, section 150 and section 151, a bye-election for filling any vacancy referred to in any of the said sections shall be held within a period of six months from the date of the occurrence of the vacancy: Provided that nothing contained in this section shall apply if— (a) the remainder of the term of a member in relation to a vacancy is less than one year; or (b) the Election Commission in consultation with the Central Government certifies that it is difficult to hold the bye-election within the said period.

  

(Pawan Diwan)

Under Secretary




ECI Main Website

ECI Main websiteThe Election Commission of India is an autonomous constitutional authority responsible for administering election processes in India. The body administers elections to the Lok Sabha, Rajya Sabha, State Legislative Assemblies in India, and the offices of the President and Vice President in the country. The Election Commission operates under the authority of Constitution per Article 324, and subsequently enacted Representation of the People Act. 

Latest Publication

Voter Helpline App

Voter HelplineDownload our NEW Mobile App 'Voter Helpline' from Play Store. The Android App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

×
×
  • Create New...