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Report No. 87

5.21. Position as to taking of specimen signature.-

It is to be noticed that section 5, as it stands at present, does not permit an order to be parsed directing a person to furnish a specimen signature or handwriting. The reasons for this narrow scope of the section are partly historical. The Act of 1920 was drafted to meet an immediate need. The difficulty that had been actually experienced roundabout 1915 related only to photographs and fingerprintsss. There had been no difficulty reported as to taking a specimen signature.



Identification of Prisoners Act, 1920 Back




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