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Report No. 87

3.13. Provisions analysed.-

The operative provisions of the Act are:

Section 3-Taking of measurements etc. of convicted persons.

Section 4-Taking of measurements etc. of non-convicted persons arrested for an offence punishable with rigorous imprisonment for one year or upwards.

Section 5-Power of Magistrate to order a person to be measured or photographed.

The following sections deal with incidental or consequential matters:

Section 6. Resistance to the taking of measurements, etc.
Section 7. Destruction of photographs and records of measurements etc. on acquittal.
Section 8. Power to make rules.
Section 9. Bar of suits.


Identification of Prisoners Act, 1920 Back




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