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5. Power of Magistrate to order a person to be measured or photographed.

If a Magistrate is satisfied that, for the purposes of any investigation of proceeding under the 2Code of Criminal Procedure, 1898 (5 of 1898), it is expedient to direct any person to allow his measurements or photograph to be taken, he may make an order to that effect, and in that case the person to whom the order relates shall be produced or shall attend at the time and place specified in the order and shall allow his measurements or photograph to be taken, as the case may be, by a police officer:

Provided that no order shall be made directing any person to be photographed except by a magistrate of the first class:

Provided further, that no order shall be made under this section unless the person has at some time been arrested in connection with such investigation or proceeding.

1. See now s. 117 of the Code of Criminal Procedure, 1973 (2 of 1974).

2. See now the Code of Criminal Procedure, 1973 (2 of 1974).



Identification of Prisoners Act, 1920 Back




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