AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Forms

Central & State Forms

How Do I Obtain

Apply for

Registration Forms for

IP Forms

Passport & Visa Forms

Tax Forms

Forms for

Rules

Affidavits & Notices


Apply for Inclusion of name in the Electoral Rolls: Uttar Pradesh

Eligibility

         Must be a Citizen of India.

         Must have attained 18 years of age as on 1st January of that year.

         Must be an ordinary resident of the area where he/she wishes to enrol his/her name.

Procedure

There are two ways of getting one's name registered in the Electoral Roll.

         During the door-to-door campaign by the authorised Government functionaries, which is done once in every 10 years.

         During annual revision, the date of which is published by the Election Department. In this case, the eligible person should obtain the appropriate form from the concerned Electoral Registration Officer of the locality or Polling Station, and submit the duly filled-up form to the concerned ERO or Designated Officer. Then the applicant has to present himself on the date of hearing. If everything is in order, the applicant's name is enrolled in the Electoral Roll.

The forms may be downloaded from the following links

Form -4 -- Application For new Registration of Electors at the time of Enumeration (house to house verification) when the enumerator finds the house repeatedly locked.

Form -6 --Application for inclusion of name.

Form -7 --Application for objecting inclusion of name in or seeking deletion of name from Electoral Rolls.

Form -8 --Application for correction of particulars entered in Electoral Rolls.

Form -8 A -- Application for transposition of entry in Electoral Rolls.

The forms have to be submitted physically to the ERO concerned. They cannot be submitted online.

Concerned Authority

The Electoral Registration Officer (ERO) of the concerned Assembly Constituency.

Concerned Authority

         Proof showing age/citizenship.

         If shifted from other places, necessary proof of earlier entry in the voters' list.

Fee

No fee is charged for the service.

For more information, visit :


Electoral Roll


Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys