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Report No. 271

D. China

5.10 China, in 1999 passed a law allowing the Ministry of Justice and the Ministry of Interior to establish DNA Banks. The essential things incorporated in this legislation are:

1. The offenders - convicts as well as suspects who are sex offenders have to provide for such samples voluntarily.

2. In case of refusal the prosecutor has the power to compel the person to do so.

3. The written and photographic samples of DNA can be retained for 10 years.

4. People who are suspected of committing a crime for which punishment is more than 5 years are required to give non intimate samples.



Human DNA Profiling - A Draft Bill for the Use and regulation of DNA-based Technology Back




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