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Report No. 87

6.8. Revised section 8.-

This section will need consequential changes in view of the amendments recommended by us in section 5. Apart from that, opportunity may also be taken of providing that rules under the section should be made by means of notification to be published in the official gazette. Accordingly, we recommend that section 8 should be revised as under:-

Revised section 8

"8. Power to make rules.- (1) The State Government may, by notification in the Official Gazette, make rules for the purpose of carrying into effect the provisions of this Act.

(2) In particular, and without prejudice to the generality of the foregoing provision, such rules may provide for-

(a) restrictions on the taking of photographs of persons under section 5;

(b) the places at which measurements and photographs may be taken or at which any person may be required to furnish "any specimen signature or writing or specimen of his voice under this Act";

(c) the nature of the measurements that may be taken under this Act;

(d) the method in which any class or classes of measurements shall be taken under this Act;

(e) the dress to be worn by a person when being photographed under section 3; and

(f) the preservation, safe custody, destruction and disposal of records of measurements and photographs and of specimen signatures and writings or specimens of voices taken under this Act.



Identification of Prisoners Act, 1920 Back




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