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Report No. 87

3.7. Vital question in a criminal case.-

The ultimate and most vital question in a criminal trial is-

Are the accused person and the person characterised as having committed the crime one and the same person?

The question is most commonly answered in one of the two way1:

(a) It may be possible to establish a connection between some physical evidence associated with the crime and some personal characteristic of the accused (such as, blood group, fingerprints, etc.).

(b) It may be possible to show a connection between the scene of crime and some other definite factor linked with the accused such as, the fibres of a textile which had been put on by the accused, or the peculiar nature of the physical marks on the garment found at the scene of crime and its connection with the vocation of the accused. Work done in the course of a vocation may be of a particular nature which leads to the coming into existence of some peculiar marks on the garments.

1. H.J. Watts Forensic Medicine, (1968), p. 9.



Identification of Prisoners Act, 1920 Back




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