AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 87

6.4. Suggested re-draft of section 6.-

Accordingly, we recommend that section 6 should be revised as under:-

Revised section 6

"6. Resistance to the taking of measurements, etc.- (1) If any person who, under this Act, is required to allow his measurements or photograph to be taken resists or refuses to allow the taking of the same1, it shall be lawful to use all means necessary to secure the taking thereof.

(2) Resistance to, or refusal to allow, the taking of measurements or photographs or refusal to furnish a specimen signature or writing or a specimen of voice under this Act shall be deemed to be an offence under section 186 of the Indian Penal Code."

1. It is unnecessary to add the taking of signature in sub-section.



Identification of Prisoners Act, 1920 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys