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Report No. 87

1.6. Powers of the police.-

The police do have powers of arrest in specified cases. But mere arrest does not give a right to search1 the person or to take other coercive measures of interference with the person. This rule of the common law is the implicit assumption underlying the Act, and forms the basis for specific and precise provisions on the matters concerned2. This Report seeks to examine how far those provisions are in need of improvement.

1. King v. Queen, (1968) 2 WLR 391 (3941-1, 398) (PC).

2. See further Chapter 2, infra.



Identification of Prisoners Act, 1920 Back




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