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Report No. 87

Chapter 6-Incidental provisions: sections 6 to 9

(12) In view of the amendments recommended in the other provisions of the Act, section should also be amended to make consequential changes1.

(13) In view of the amendments recommended in section 5, section 7 should also be consequentially revised2.

(14) In view of the amendments recommended in section 5, section 8 should also be amended for carrying out consequential changes. Further, it should be provided in the section that rules under the section shall be made by means of a notification to be published in the Official Gazette3.

1. Paras. 6.3 and 6.4.

2. Para. 6.6.

3. Para. 6.8.

P.V. Dixit,
Chairman.

S.N. Shankar,
Members.

Gangeshwar Prasad,
Members.

P.M. Bakshi,
Member-Secretary.

New Delhi,

Dated: 27th August, 1980.



Identification of Prisoners Act, 1920 Back




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