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Report No. 87

3.17. Categories of identification material not closed.-

Obviously, the categories of data to be collected for purposes of identification cannot be closed. At a given point of time they may be enumerated with reference to the species of evidence generally found to be useful at that particular time. But advancing scientific knowledge must go on adding to the list. In fact, there could be no end to the species of demonstrative evidence that can come into existence and prove to be useful in the investigation of crime. Even shoe-prints have been regarded as useful in identification.1

1. H.S. Longia Shoe-print Identification, Vol. 18, Indian Police Journal, pp. 14 to 19.



Identification of Prisoners Act, 1920 Back




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