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Report No. 87

1.2. Comprehensive examination not undertaken previously.-

The Act of 1920 was drafted to meet certain difficulties that had been felt in the immediate past before its enactment. As often happens with legislation drafted to meet an immediate need1, a comprehensive examination of the area to which the Act of 1920 related was not undertaken at the time of its enactment. This is amply borne out by the many local amendments made in the Act by several States. Revision of the Act on an All India basis has not been undertaken so far. Such a review appears to be called for on account of many reasons, one of them being the practical difficulty pointed out in the judgment of the Supreme Court2.

1. Chapter 2, infra.

2. Para. 1.1, supra.



Identification of Prisoners Act, 1920 Back




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