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Report No. 87

3.4. Relationship of the Act to the law of Tort.-

Much of such evidence can be obtained without requiring the arrested person to exhibit the body or otherwise to participate physically. But certain types of evidence can be secured only by his active physical participation and the Act provides the statutory authority for requiring the accused to do so. In this sense, the Act is of considerable importance in the realm of the law of torts, since the rules recognised by that law confer protection against physical interference without lawful authority.



Identification of Prisoners Act, 1920 Back




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