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Report No. 87

5.19. Recommendation to revise section 4.-

Bearing the above considerations in mind, we recommend that section 4 should be revised as under:-

Revised section 4

"4. Any person-

(a) who has been arrested in connection with an offence punishable with rigorous imprisonment for a term of one year or upwards, or

(b) who has been arrested under sub-section (2) of section 41 of the Code of Criminal, Procedure, 1973, or

(c) who has been arrested under section 151 of the Code of Criminal Procedure, 1973, or

(d) who has been arrested in connection with an offence punishable under

(i) section 19 of the Dangerous Drugs Act, 1930, or

(ii) section 7 of the Drugs and Magic Remedies (Objectionable Advertisements) Act, 1954, or

(iii) section 8 of the Suppression of Immoral, Traffic in Women and Girls Act, 1956, or

(e) who has been arrested under section 4 of the Passport (Entry into India) Act, 1920, or

(f) in respect of whom a direction or order under section 5 of the Passport (Entry into India) Act, 1920 has been made, or

(g) to whom a pardon has been tendered under section 306 or 307 of the Code of Criminal Procedure, 1973. shall, if so required by a police officer, allow his measurements or photograph to be taken by a police officer in the prescribed manner."



Identification of Prisoners Act, 1920 Back




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