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Report No. 255

Conduct of Election Rules, 1961

Part V

Counting of Votes in Parliamentary and Assembly Constituencies

66A. Counting of votes where electronic voting machines have been used.- In relation to the counting of votes cast at a polling station, where voting machine has been used,

(i) the provisions of rules 50 to 54 and in lie of rules 55,56, and 57, the following rules shall respectively apply, namely:--

"55C. Scrutiny and inspection of voting machines-.......

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.

(2A) In the appropriate case, where the Election Commission apprehends intimidation and victimisation of electors in any constituency, and it is of the opinion that the votes recorded in the voting machines should be mixed before counting, it may by notification in the Official Gazette, specify such constituency where the returning officer shall use a totaliser for the counting of votes recorded in a group of electronic voting machines.

57C. Sealing of voting machines.- ......



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