GITA DEVI Vs. UNION OF INDIA AND 7 ORS
LAWS(GAU)-2018-11-47
HIGH COURT OF GAUHATI
Decided on November 16,2018

GITA DEVI Appellant
VERSUS
Union Of India And 7 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. S. Islam, learned counsel for the petitioners as well as Ms. P. Baruah, learned counsel for respondent no. 1; Mr. A.I. Ali, learned counsel for respondent no.2; Mr. J. Payeng, learned counsel for respondent nos. 3, 5, 6, 7 & 8 and Ms. U. Das, learned counsel for respondent No.4.
(2.) The Foreigners' Tribunal, Nagaon, passed ex parte order dated 08.02.1999 in F.T. Case No. 81/1988, declaring the petitioners to be foreigners of the stream of 1966 to 25.03.1971.
(3.) Pursuant to the notice of the proceedings, the petitioners appeared before the Tribunal initially and thereafter remained absent without steps. Neither any written statement nor any documents were submitted before the Tribunal. On the basis of the records of the investigation from where it was seen that their names appeared in the Electoral Roll of 1971 but there were no records/documents to show that they had come to Assam before 01.01.1966, the Tribunal declared them to be foreigners of the stream of 1966 and 25.03.1971. A direction was made for registering their names with the concerned Registration Officer.;


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