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Report No. 87

4.7. Objects connected with criminal justice.-

The matter could be approached from another angle. From the analysis of the various aspects of identification made earlier in this Report, it1 would be evident that the principal purpose of identification is the achievement of certain objects essentially connected with criminal justice. So viewed, the entirety of the subject-matter of the Act of 1920 can be legitimately regarded as falling within the subject of "criminal procedure".

1. Para. 3.10, supra.



Identification of Prisoners Act, 1920 Back




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