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Report No. 87

5.4. Taking of Photographs.-

As to photographs, the taking of photographs without the consent of the person to be photographed is no doubt not illegal, according to the position as generally understood in India. But the use of forces to compel a person to stand up for being photographed would need statutory authority, and this is precisely what section 6 provides.



Identification of Prisoners Act, 1920 Back




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