MUSSTT SURJYADHAN BIBI @ SURJYABHAN BIBI Vs. UNION OF INDIA AND 6 ORS
LAWS(GAU)-2018-9-14
HIGH COURT OF GAUHATI
Decided on September 10,2018

Musstt Surjyadhan Bibi @ Surjyabhan Bibi Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. S.B. Rahman, learned counsel for the petitioner as well as Ms. G. Sarmah, learned CGC for respondent no.1; Mr. A.I. Ali, learned counsel for respondent no.2; Mr. J. Payeng, learned counsel for respondent nos.3 to 5; and Ms. A. Verma, learned counsel for respondent no.6.
(2.) The petitioner assails the judgment and order dated 20.9.2017 passed by the Foreigners' Tribunal, Kokrajhar in Case No. K/FT/682/2006, whereby she has been declared to be a foreigner of post 1971 stream.
(3.) We intend to decide this case at the Motion stage itself on the basis of available records. We find no requirement to call for the case records from the concerned Tribunal.;


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