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Report No. 87

1.5. Coercive measures adopted in investigation.-

The process of investigation of offences is essentially one of the collection of factual material needed for the ascertainment of past events. In modem times the process by its very nature must enlist the services of several scientific disciplines. Information relevant to the process comes to the police in different ways and, in gathering scientific evidence, different types of coercion may have to be applied. But there is one general legal principle which, though elementary, requires to be pointed out. That is the principle that in a country governed by the rule of law such coercion must have specific legal sanction. Hence the need for provisions clearly demarcating what coercive measures can be adopted in investigation.



Identification of Prisoners Act, 1920 Back




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