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Report No. 87

1.10. Scheme of discussion.-

In order to obtain a proper perspective of the subject-matter of the Act, we pro pose to deal first with its significance, its general scheme and its history, and then to proceed with an examination of its provisions. These provisions fall into three main categories-(i) preliminary, (ii) operative1, and (iii) incidental2. The territorial extent of the Act and the definitions given in the Act, which constitute the preliminary provisions, will be taken up first, followed by a review of the operative provisions. We shall conclude our Report by a consideration of the incidental provisions of the Act.

1. Para. 3.13, infra.

2. Para. 3.13, infra.



Identification of Prisoners Act, 1920 Back




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