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Report No. 87

3.3. Criminalistics and physical evidence.-

Modem writers on criminology now use the word "criminalistics" to denote the use of scientific techniques in the investigation of crime1-2 It is an applied science devoted to the application of the natural sciences for the purposes of law enforcement. In U.S.A., criminalistics has been defined as that part of that aspect of police work which involves the collection and processing of physical evidence.3-4

1. Cf. Grassberger University Teaching of Social Sciences, (UNESCO), (1957), p. 62.

2. See also Sutherland and Cressey Criminology, (1968), pp. 348, 349 referring also to Ohara and O'sterling Introduction to Criminalistics.

3. Bennett Sandler Law Enforcement and Criminal Justice, (1979), p. 127.

4. As to the term "Physical Evidence", see note in (1964) 80 LQR 18.



Identification of Prisoners Act, 1920 Back




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