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Report No. 87

IV. Scheme of the Act

3.11. Scheme of the Act.-

Let us now see how the Act seeks to achieve these objectives. The scheme of the Act briefly is this. The first two sections deal with preliminary matters (short little, extent of the Act and definitions). Various species of demonstrative evidence that can be procured form the subject-matter of three operative provisions-sections 3, 4, and 5-which confer on the specified authorities power to take such evidence.



Identification of Prisoners Act, 1920 Back




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