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Report No. 87

V. Magisterial orders-section 5-the present position as to signature

5.20. Section 5.-

This takes us to section 5. That section empowers a magistrate to order a person to allow his measurements or photograph to be taken, where the magistrate is satisfied that for the purpose of any investigation or proceeding under the Code of Criminal Procedure, 1898 (this was the Code then in force), it is expedient to make such a direction. It is then obligatory for the person directed to attend at the time and place specified in the order and to allow his measurements or photograph to be taken by the police officer. There are certain safeguards in this behalf, provided by the two provisos to the section.



Identification of Prisoners Act, 1920 Back




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