JOYFUL NESSA @ JOYFUL KHATUN Vs. UNION OF INDIA AND OTHERS
LAWS(GAU)-2018-7-139
HIGH COURT OF GAUHATI
Decided on July 30,2018

Joyful Nessa @ Joyful Khatun Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

ARUP KUMAR GOSWAMI,J. - (1.) Heard Mr. M.U. Mahmud, learned counsel for the petitioner. Also heard Ms. G. Sarma, learned Central Government counsel, appearing for the respondent No.1, Mr. A.I. Ali, learned standing counsel, Election Commission of India, appearing for the respondent No.2, Mr. U.K. Nair, learned senior special standing counsel, Foreigners Tribunal, assisted by Mr. A. Sharma, learned counsel, appearing for the respondent Nos.3, 5, 6 and 7 and Ms. A. Verma, learned standing counsel, NRC, appearing for the respondent No.4.
(2.) By this writ application under Article 226 of the Constitution of India, the petitioner has challenged an order dated 14.07.2009 passed by the learned Foreigners Tribunal, Goalpara as well as the order dated 15.03.2016 passed by the learned Foreigners Tribunal No.1, Goalpara in F.T. Case No.1220/G/06 and prays for remand of the case to the learned Tribunal to contest the proceeding.
(3.) Pursuant to a notice issued by the learned Tribunal, the petitioner had entered appearance and after last chance was granted to her to file her written statement, she submitted her written statement on 18.10.2008. The petitioner did not take steps at the stage of evidence and accordingly, the petitioner was held to be an illegal migrant.;


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