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Report No. 87

5.25. Suggestion of Supreme Court.-

It would be of interest to note that in England no power has been taken to use force to compel the taking of signature, though the taking of fingerprints has been provided for by statutory regulations. We are setting out in an Appendix the English law in some detail.1

1. See Appendix 1.



Identification of Prisoners Act, 1920 Back




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