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Report No. 87

Regulations under the Prisons Act.- Apart from the provisions mentioned above, there are statutory Regulations in force in England relevant to the subject.8 Under the Prisons Act, the Secretary of State may make regulations for measuring and photographing of prisoners.9 This provision applies also to remand centres, detention centres and Borstal institutions and persons detained therein. Such Regulations were made in 1896 under the corresponding earlier legislation, and are continued in force by the Prisons Act.10-11



Identification of Prisoners Act, 1920 Back




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