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Report No. 87

4.4. Section 3 as falling within "Criminal procedure".-

Even as to section 3, which we have already mentioned above1, its subject-matter seems to fall within the topic of "criminal procedure." Fingerprints of various persons mentioned in the section are principally taken to ensure their identification in case of suspected repetition of crime or, in some cases, to check if they have already committed a crime. Essentially speaking, then, the section deals with a matter incidental to the enforcement of the criminal law by appropriate process and belongs to the field of criminal procedure.

1. Para. 4.3, supra.



Identification of Prisoners Act, 1920 Back




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