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Report No. 87

No privilege as regards voice-prints.- The privilege against self-incrimination in the U.S. does not extend to protect an accused person who is required to speak so that he may be identified3. However, it would appear that a court order is taken to compel the accused to submit to having a tape record made of his voice. Thus it is stated4 that in the State of New Jersey the Superior Court granted a prosecutor's request for an order compelling an accused to submit to having a tape made of his voice so that the resulting voice-print might be compared with another voice-print5.



Identification of Prisoners Act, 1920 Back




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