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Report No. 87

Chapter 6

Incidental Provisions: Sections 6 to 9

6.1. Section 6.-

By now, we have disposed of the operative provisions of the Act, and we now proceed to consider its incidental provisions. Of these provisions, section 6 is the most important. It provides certain sanctions in regard to resistance to the taking of measurements or photographs. Under sub-section (1), it shall be lawful to use all means necessary to secure the taking of measurements or photographs. Under sub-section (2), resistance to, or refusal to allow the taking of, measurements or photographs is deemed to be an offence under section 186 of the Indian Penal Code (voluntarily obstructing a public servant acting in the discharge of his official duties).



Identification of Prisoners Act, 1920 Back




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