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Report No. 87

Chapter 7

Summary of Recommendations

We summarise below the recommendations made in this Report.

Chapter 4-Preliminary matters

(1) Short title of the identification of Prisoners Act, 1920 should be amended as recommended in the Report1.

(2) Section 1(2) of the Act should be amended so as to extend the Act to the whole of India except the State of Jammu and Kashmir2.

(3) In section 2(a), which defines "measurements," palm impression should also be added.3

(4) In section 2(b), in place of the present reference to the Code of Criminal Procedure, 1898, a reference to the Code of 1973 should be substituted4.

1. Para. 4.1.

2. Para. 4.8.

3. Para. 4.10.

4. Para. 4.10.



Identification of Prisoners Act, 1920 Back




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