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Report No. 87

II. Present statutory provisions as to fingerprints

Position in England as to fingerprints.- The potion in England as to fingerprints is now governed by statutory provisions. The Magistrates may order fingerprints1 and palm prints2 of the accused to be taken, where he has been charged with a summary or indictable offences, if an application is made by a Police Officer not below the rank of Inspector. This power cannot, however, be invoked where the accused is under 14 years of age.3-4



Identification of Prisoners Act, 1920 Back




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