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Report No. 87

Chapter 5

Taking of Measurements, Fingerprints and Photographs: Sections 3 To 5

I. Statutory authority for use of force

5.1. Importance of statutory authority.-

We propose to consider in this Chapter sections 3 to 5, which constitute the statutory authority for taking certain measures for collecting evidentiary material from arrested or convicted persons and others. The use of force as a sanction for such measures, dealt with in section 6, will be considered in a later chapter.



Identification of Prisoners Act, 1920 Back




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