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Report No. 271

Laws on Point

Australia Commonwealth Crimes Act of 1914 (as amended up to July 2008) The Crimes (Forensic Procedures) Act of 2000 No 59 (NSW) The Criminal Law (Forensic Procedures) Act 2007 (SA)
Austria State Police Law (SPG
Bahrain Law No. 45 of 2006 ("Identity Card Law") Law No. 46 of 2006
Belarus Minister of Justice Order No. 471 of December 5, 2008 Ministry of Justice Resolution No. 20 of July 21, 2003
Belgium Law of 22 March 1999
Royal Decree of 4 February 2002.
Bulgaria Instruction I-73/2000
Ordinance on Police Records
Law for the Ministry of the Interior Criminal Procedure Code
Canada DNA Identification Act of 1998
China (Hong Kong) The Dangerous Drugs, Independent Commission Against Corruption and
Police Force Ordinance
Independent Commission Against Corruption Ordinance
Police Force Ordinance
Colombia Code of Criminal Procedure
Decision C-025, 2009 of the Colombian Constitutional Court
Croatia Police Act
Code of Criminal Procedure Rules on Police Conduct Law on Prisons
Cyprus Police Law
Czech Republic Criminal Procedure Act
Law on Police
Binding Instruction No. 88/2002 of the President of the Police
Denmark Law Establishing a Central DNA Profile Register
Estonia Government of the Republic Act Databases Act, Police Act
Personal Data Protection Act
Code of Criminal Procedure
Decree of National Police Commissioner
Finland Coercive Measures Act Police Act
Police Personal Data File Act
France Code of Criminal Procedure
Law No. 98-468 of June 17, 1998
Law No. 2001-1062 of November 15, 2001
Law No. 2003-239 of March 18, 2003
Decree No. 2000-413 of May 18, 2000
Decree No. 2002-697 of April 30, 2002
Decree No. 2004-470 of May 25, 2004
Decree No. 2004-71 of May 25, 2004
Decree No. 2009-785 of June 23, 2009. Deliberation No. 2008-113 of May 14, 2008 Circular of the Ministry of Justice of 27 July 2004
FYR Macedonia Rules of Legal Procedure (Strafprozessordnung)
Bundeskriminalamtgesetz (act for the Federal Criminal Investigation Office)
Germany Act LXXXV of 1999 on the Criminal Records and Certificates on Criminal Record.
Hungary Law on Police DNA File Police DNA File Regulations
Iran 2005 Amendment to the Criminal Procedure Law
Jamaica DNA Handling and Recording Regulations Police Instructions on DNA
Kuwait Law on Establishing the National DNA Database
Latvia Criminal Procedure Code of the Republic of Lithuania Lithuanian Police Activity Law.
Instructions on DNA Database Management,
Order of the General Commissar of the Lithuanian Police
Lithuania Law No. 163 of August 25, 2006 on the Procedures for Identification by DNA Fingerprints in Criminal Cases
Luxembourg The Deoxyribonucleic Acid (DNA) Identification Act of 2009
Morocco Code of Criminal Procedure
DNA-investigation in Criminal Proceedings Act
New Zealand Criminal Procedures Act
Law Regulating the Prosecuting Authority
Norway Law No. 80 of 23 November 1998
Panama Code of Criminal Procedure Police Act
Poland Law No. 5 of February 12, 2008
Portugal Law No 76/2008 establishes the National System of Judicial Genetic Data (hereinafter "SNDGJ").
Singapore Criminal Law (Temporary Provisions) Act Registration of Criminals Act
Slovakia The Act n. 417/2002 -Use of DNA analysis for identification of persons
Slovenia Police Act
Code of Criminal Procedure
South Africa Criminal Procedure Act
Spain Criminal Procedure Law
Law 15/1999 on Protection of Personal Data
Sweden Code of Judicial Procedure Police Data Act
Switzerland DNA-Profil-Gesetz DNA-Profil-Verodnung DNA-Analyselabor-V erodnung
UK Police and Criminal Evidence Act (PACE) Criminal Justice and Public
Order Act (CJPOA) Criminal Evidence (Amendment) Act
Criminal Justice and Police Act (CJPA) Criminal Justice Act (CJA) 2003
Data Protection Act (DPA) Human Rights Act (HRA)
Ukraine Approved Regulations on the Operation of the Ministry of Internal Affairs Criminal Records Services
United States The DNA Identification Act, 1994 Justice for All Act, 2004
Violence Against Women Act, 2005

Laws on Point

Australia Commonwealth Crimes Act of 1914 (as amended up to July 2008) The Crimes (Forensic Procedures) Act of 2000 No 59 (NSW) The Criminal Law (Forensic Procedures) Act 2007 (SA)
Austria State Police Law (SPG
Bahrain Law No. 45 of 2006 ("Identity Card Law") Law No. 46 of 2006
Belarus Minister of Justice Order No. 471 of December 5, 2008 Ministry of Justice Resolution No. 20 of July 21, 2003
Belgium Law of 22 March 1999
Royal Decree of 4 February 2002.
Bulgaria Instruction I-73/2000
Ordinance on Police Records
Law for the Ministry of the Interior Criminal Procedure Code
Canada DNA Identification Act of 1998
China (Hong Kong) The Dangerous Drugs, Independent Commission Against Corruption and
Police Force Ordinance
Independent Commission Against Corruption Ordinance
Police Force Ordinance
Colombia Code of Criminal Procedure
Decision C-025, 2009 of the Colombian Constitutional Court
Croatia Police Act
Code of Criminal Procedure Rules on Police Conduct Law on Prisons
Cyprus Police Law
Czech Republic Criminal Procedure Act
Law on Police
Binding Instruction No. 88/2002 of the President of the Police
Denmark Law Establishing a Central DNA Profile Register
Estonia Government of the Republic Act Databases Act, Police Act
Personal Data Protection Act
Code of Criminal Procedure
Decree of National Police Commissioner
Finland Coercive Measures Act Police Act
Police Personal Data File Act
France Code of Criminal Procedure
Law No. 98-468 of June 17, 1998
Law No. 2001-1062 of November 15, 2001
Law No. 2003-239 of March 18, 2003
Decree No. 2000-413 of May 18, 2000
Decree No. 2002-697 of April 30, 2002
Decree No. 2004-470 of May 25, 2004
Decree No. 2004-71 of May 25, 2004
Decree No. 2009-785 of June 23, 2009. Deliberation No. 2008-113 of May 14, 2008 Circular of the Ministry of Justice of 27 July 2004
FYR Macedonia Rules of Legal Procedure (Strafprozessordnung)
Bundeskriminalamtgesetz (act for the Federal Criminal Investigation Office)
Germany Act LXXXV of 1999 on the Criminal Records and Certificates on Criminal Record.
Hungary Law on Police DNA File Police DNA File Regulations
Iran 2005 Amendment to the Criminal Procedure Law
Jamaica DNA Handling and Recording Regulations Police Instructions on DNA
Kuwait Law on Establishing the National DNA Database
Latvia Criminal Procedure Code of the Republic of Lithuania Lithuanian Police Activity Law.
Instructions on DNA Database Management,
Order of the General Commissar of the Lithuanian Police
Lithuania Law No. 163 of August 25, 2006 on the Procedures for Identification by DNA Fingerprints in Criminal Cases
Luxembourg The Deoxyribonucleic Acid (DNA) Identification Act of 2009
Morocco Code of Criminal Procedure
DNA-investigation in Criminal Proceedings Act
New Zealand Criminal Procedures Act
Law Regulating the Prosecuting Authority
Norway Law No. 80 of 23 November 1998
Panama Code of Criminal Procedure Police Act
Poland Law No. 5 of February 12, 2008
Portugal Law No 76/2008 establishes the National System of Judicial Genetic Data (hereinafter "SNDGJ").
Singapore Criminal Law (Temporary Provisions) Act Registration of Criminals Act
Slovakia The Act n. 417/2002 -Use of DNA analysis for identification of persons
Slovenia Police Act
Code of Criminal Procedure
South Africa Criminal Procedure Act
Spain Criminal Procedure Law
Law 15/1999 on Protection of Personal Data
Sweden Code of Judicial Procedure Police Data Act
Switzerland DNA-Profil-Gesetz DNA-Profil-Verodnung DNA-Analyselabor-V erodnung
UK Police and Criminal Evidence Act (PACE) Criminal Justice and Public
Order Act (CJPOA) Criminal Evidence (Amendment) Act
Criminal Justice and Police Act (CJPA) Criminal Justice Act (CJA) 2003
Data Protection Act (DPA) Human Rights Act (HRA)
Ukraine Approved Regulations on the Operation of the Ministry of Internal Affairs Criminal Records Services
United States The DNA Identification Act, 1994 Justice for All Act, 2004
Violence Against Women Act, 2005


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




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