NASIR UDDIN Vs. UNION OF INDIA
LAWS(GAU)-2018-4-152
HIGH COURT OF GAUHATI
Decided on April 05,2018

NASIR UDDIN Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Ujjal Bhuyan, J. - (1.) Heard Mr. S. Islam, learned counsel for the petitioner and Mr. J. Payeng, learned Special Counsel, Foreigners Tribunal (FT).
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 17.10.2015 passed by the Foreigners Tribunal No.5, Dhubri in Case No. FT-5/G/11/2015 (Union of India v. Nasiruddin) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.03.1971.
(3.) This Court by order dated 206.2016 had issued notice while requisitioning the case record and passed an interim order to the effect that petitioner should be allowed to remain on bail subject to his appearance before the Superintendent of Police (Border), Dhubri and furnishing of adequate surety.;


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