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Report No. 87

Appendix 4

Identification of Prisoners Act, 1980-analysis of Substantive Provisions

Section Persons affected Nature of power conferred Competent Authority
3 Convicted persons. Measurements (As defined in the Act-this includes fingerprints.) Police officer.

This means-
(i) Police officer in charge of Police Station.
(ii) Police officer making an investigation under Chapter XIV of Code of Criminal (Procedure, 1898; or
(iii) Any other Police officer not below the rank of sub-inspector.
3 Convicted persons. Photographs. Police officer. This means- (i) Officer in charge of a Police Station;
(ii) Police officer making an investigation under Chapter XIV of Code of Criminal Procedure, 1898; or
(iii) Any other Police officer not below the rank of sub-inspector.
4 Arrested persons. Measurements (As defined-this inlcudes fingerprints). Police officer 9as defined in section 2(b).
5 Any person. (But he must have been arrested at some stage-see second proviso). Measurements (As defined, it includes fingerprints). Magistrate.
5 Any persons. (But he must have been arrested at some stage). Photograph. Magistrate of 1st Class (See first proviso)


Identification of Prisoners Act, 1920 Back




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