MD AMINUL HAQUE Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-10-55
HIGH COURT OF GAUHATI
Decided on October 11,2018

Md Aminul Haque Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

M. R. Pathak, J. - (1.) Heard Mr. M. J. Quadir, learned counsel for the petitioner and Ms. G. Sarma, learned CGC for the respondent No.1. Also heard Mr. U. K. Nair, learned Senior Standing counsel assisted by Mr. J. Payeng, learned Special Standing counsel for the respondent Nos. 2 to 4.
(2.) In this writ petition, the challenge is to the judgment and order dated 28.07.2016, passed by the learned Member, Foreigners Tribunal, Nagaon Court No. 7th at Lanka, Hojai in F.T./L/Case No. 240/2015 declaring the petitioner as a foreigner under Section 2(a) of the Foreigners Act, 1946, who was held to have illegally entered into the territory of India (Assam) after 25.03.1971 without any valid document.
(3.) It is contended by the petitioner that the impugned judgment and order dated 28.07.2016 of the learned Tribunal curtailed his personal liberty and it suffers from illegality and arbitrariness and as such, the same needs to be set aside and quashed.;


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