AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 271

37. Restriction on access to information in DNA Data Bank.

Access to the information in the crime scene index shall be restricted in such manner as may be specified by regulations, if such information relates to a DNA profile derived from bodily substances of,-

(a) a victim of an offence which forms or formed the object of relevant investigation; or

(b) a person who has been eliminated as a suspect in the relevant investigation.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys