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General Election to the Lok Sabha and Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim 2019 and bye elections to 37 Assembly Constituencies of 12 States to be held simultaneously – Ban on Exit Poll.

  

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No. ECI/PN/45/2019                                                            Dated: 08th April, 2019

Press Note

General Election to the Lok Sabha and Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim 2019 and bye elections to 37 Assembly Constituencies of 12 States to be held simultaneously – Ban on Exit Poll.

Election Commission of India, in exercise of the powers under sub-section(1) of Section 126A of the Representation of the People Act, 1951 has notified the period between 7.00 A.M. on 11.04.2019 (Thursday) and 6.30 P.M. on 19.05.2019 (Sunday) as the period during which conducting any exit poll and publishing or publicizing  the result of exit poll by means of the print or electronic media or in any other manner shall be prohibited during the ongoing General election to the  Lok Sabha and Legislative Assemblies of Andhra Pradesh, Arunachal Pradesh, Odisha & Sikkim 2019 and bye elections from assembly constituencies.

Further, under Section 126(1) (b) of the Representation of the People Act, 1951, displaying any election matter including results of any opinion poll or any other poll survey, in any electronic media, would be prohibited during the period of 48 hours ending with the hour fixed for conclusion of poll in each of the phases in the respective polling area during the aforesaid elections.

Notification dated 7th April, 2019 issued in this regard is enclosed herewith for the information of all concerned.

 




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. 

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