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Report No. 271

Annexure - II

The DNA based Technology (Use and Regulation) Bill, 2017

A BILL to provide for the use and regulation of Deoxyribo-nucleic Acid (DNA) based technology; taking of specified bodily samples from certain categories of persons for the purposes of DNA analysis, custody trail from collection to reporting; to provide for the use of DNA profiles in the investigation of crime and the use of such profiles in proving the innocence or guilt of persons; to establish and regulate the administration of the DNA Profiling Board; laying down the standards for laboratories; to establish National and Regional DNA Data Banks for the maintenance of national DNA database for the purposes of identification of victims, accused, suspects, undertrials, missing persons and unidentified human remains; to provide for the conditions under which the samples for DNA profiles derived from the samples may be retained for the periods or within which they must be destroyed; and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Sixty-eighth Year of the Republic of India as follows:-



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




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