REZIA BIBI @ REZIA BEGUM Vs. UNION OF INDIA AND 6 ORS
LAWS(GAU)-2018-9-63
HIGH COURT OF GAUHATI
Decided on September 07,2018

Rezia Bibi @ Rezia Begum Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. A.S. Tapadar, learned counsel for the petitioner as well as Ms. G. Sarmah, learned CGC for respondent no.1; Mr. A. Kalita, learned counsel for respondent nos.2, 3, 6 & 7; Mr. A.I. Ali, learned counsel for respondent no.4 and Ms. A. Verma, learned counsel for respondent no.5.
(2.) The petitioner assails the judgment and order dated 7.9.2009 passed by the Foreigners' Tribunal-I, Karimganj in F.T. Case No.634/2007, declaring the petitioner as a foreigner. Such declaration was made on the basis of reference made by the Superintendent of Police (Border), Karimganj.
(3.) Having heard the learned counsels for the parties and on perusal of the materials on record we, at the outset, are not inclined to interfere with the aforesaid judgment and order dated 7.9.2009 for the reasons stated hereunder.;


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