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

Report No. 87

6.6. Section 7 to be revised.-

In view of the changes recommended by us in section 5, section 7 will also need amplification so as to provide for the destruction of specimen signature or writing or specimen of voice. Accordingly, we recommend the following re-draft of section 7:-

Revised section 7

"7. Destruction of photographs and records of measurements etc. on acquittal.- Where any person,.... not having been previously convicted of an offence punishable with rigorous imprisonment for a term of one year or upwards-

(a) has had his measurements taken or has been photographed or has furnished any specimen signature or writing or a specimen of his voice in accordance with the provisions of this Act, (b) and is released without trial or discharged or acquitted by any Court, all measurements and all photographs (both negatives and copies) so taken, and all specimen signature and writings or specimens of voice so furnished, shall, unless the Court or (in a case where such person is released without trial) the District Magistrate or Sub-Divisional Officer for reasons to be recorded in writing, otherwise directs, be destroyed or made over to him."



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