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Report No. 87

3.2. Object of coercive measures and relationship to criminal procedure.-

The principal object of the Act of 1920 is to permit the taking of certain coercive measures in order to facilitate the "identification" of-

(1) convicts,

(2) persons arrested in connections with certain offences, and

(3) persons ordered to give security in certain cases.

These measures constitute the means sanctioned by the Act. The object, of course, is to facilitate the identification of criminals or suspected criminals. The measures themselves are connected with the subject of "criminal procure"-an aspect to which we shall advert later.1

1. Para. 3.3, infra.



Identification of Prisoners Act, 1920 Back




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