BASIRON NESSA Vs. UNION OF INDIA
LAWS(GAU)-2018-5-212
HIGH COURT OF GAUHATI
Decided on May 21,2018

Basiron Nessa Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This case was heard on 07.05.2018 and today is fixed for delivery of order(s).
(2.) We have heard Mr M A Sheikh, learned counsel for the petitioner and Mr U K Nair, learned Senior Special Counsel, Foreigners' Tribunal (FT).
(3.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 13.07.2017, passed by the Foreigners' Tribunal No. 1, Kamrup (Rural), Ulubari, Guwahati, in GFT (R) Case No. 03/2017 (State Vs. Musstt Basiran Nessa), declaring the petitioner to be a foreigner, who had illegally entered into India (Assam) from Bangladesh after 25.03.1971.;


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