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Report No. 87

VI. Analogous provisions

3.19. Analogous provisions in the Evidence Act.-

The Act of 1920 is not the only statutory authority for the taking of signature in legal proceedings. There is an analogous provision in section 73 of the Indian Evidence Act, 1872. That section empowers the Court to take specimen signature or fingerprints-from a person present in Court.



Identification of Prisoners Act, 1920 Back




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