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Report No. 271

46. Penalties for obtaining information from DNA Data Bank without authorization.

Whoever, without authorisation, wilfully obtains individually identifiable DNA information from the DNA laboratory or DNA Data Bank shall be punishable with imprisonment for a term which may extend to three years and also with fine which may extend to one lakh rupees.



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




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