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Report No. 87

5.27. Chapter 5-Utility voice recorder.-

It would appear that there is scope for the use of recording of voice in investigation. A sound recording would, for example, be very useful where accent or lisp is important.1

A voice print2 is a visual recording of voice. It mainly depends on the position of "formants". These are concentrates of sound energy at a given frequency. It is stated3 that their position in the "frequency domain" is unique to each speaker. Voice-prints resemble fingerprints, in that each person has a distinctive voice with characteristic features dictated by vocal cavities and particulates4. Voice-print identification seems to have a number of practical uses. In England, in November 1967 at the Winchester Magistrate's Court, a man was accused of making malicious telephone calls. Voice-print identification (spectrograph) was used and the accused was found guilty5. Identification by voice has been often resorted to elsewhere6.

1. Alee Samuels Identification Evidence, (1975) 125 New tj 1146 (1147).

2. Bennett Sandler Law Enforcement and Criminal Justice, (1979), p. 303.

3. Bennett Sandler Lau) Enforcement and Criminal Justice, (1979), note below figures 9-7.

4. Bennett Sandler Law Enforcement and Criminal Justice, (1979), pp. 303-304.

5. Thomas McDade The voice-print, (1970 July), Indian Police Journal, p. 2634 .

6. See Appendix.



Identification of Prisoners Act, 1920 Back




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