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Report No. 87

5.16. Suggested redraft of section 3.-

In the light of the above discussion, we recommend that section 3 should be revised as under:-

Revised section 3

"3. Every person who has been-

(a) convicted of any offence punishable with rigorous imprisonment for a term of one "year or upwards, or

(b) convicted of any offence punishable under section 19 of the Dangerous Drugs Act, 1930, or

(c) convicted of any offence which would render him liable to enhanced punishment on a subsequent conviction, or

(d) ordered to give security for his good behaviour under section 117 of the Code of Criminal Procedure, 1973 or under any other law for the time being in force, or

(e) ordered to give security for abstaining from the commission of certain offences1 under section 18 of the Dangerous Drugs Act, 1930. shall, if so required by a police officer allow his measurements and photographs to be taken by a police officer in the prescribed manner."

1. Under section 18, Dangerous Drugs Act, security for abstaining from the commission of certain offences can be required.



Identification of Prisoners Act, 1920 Back




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