Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

Lok Sabha Passes Criminal Procedure (Identification) Bill for Collection of Prisoners' Biometrics - (05 Apr 2022)

CRIMINAL

Lok Sabha has passed the Criminal Procedure (Identification) Bill, 2022 which enables investigating officers to collect the biometric details of prisoners. The Bill proposes to allow Police to collect physical attributes and behavioral attributes under Section 53 or Section 53A of the Code of Criminal Procedure, 1973.

Tags : LOK SABHA   CRIMINAL PROCEDURE (IDENTIFICATION) BILL   2022  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved