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Report No. 271

38. Prohibition on unauthorised use of information of DNA profiles, samples and data identification records.

(1) No person who receives the DNA profile for entry in the DNA Data Bank shall use it or allow it to be used for purposes other than those for which it has been collected in accordance with the provisions of this Act.

(2) Save as otherwise provided in this Act, no person shall communicate, or authorise the communication of, or allow to be communicated, any information on DNA profiles contained in the DNA Data Banks or the information communicated under sections 29 and 30.

(3) No person to whom information is communicated or who has access to information under this Act shall use that information for any purpose other than for which the communication or access is permitted under the provisions of this Act.



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




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