BUDHURANI DAS @ BUDHU Vs. UNION OF INDIA AND 7 ORS
LAWS(GAU)-2018-11-24
HIGH COURT OF GAUHATI
Decided on November 14,2018

Budhurani Das @ Budhu Appellant
VERSUS
Union Of India And 7 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. S.C. Das, learned counsel for the petitioner as well as Ms. P. Baruah, learned counsel for respondent no. 1; Mr. U. K. Nair, learned senior counsel for respondent nos. 2, 5, 6 and 7; Mr. A.I. Ali, learned Counsel for respondent no.3 and Ms. U. Das, learned counsel for respondent no.4.
(2.) Petitioner assails order/opinion dated 18.08.2018 passed by the Foreigners' Tribunal No.8, Tezpur in F.T.(8) Case No. 1281/2017, declaring the petitioner to be a foreigner, who illegally entered Assam on or after 25.03.1971.
(3.) To discharge the burden as not being a foreigner, out of the 4 (four) documents produced and exhibited, primacy was given to Exhibit 'Ka', which is the certified copy of the Electoral Roll of 1971 recording the name of one Ramananda Das, who has been projected as the father of the petitioner, as well as Exhibit 'Gha', which is the Certificate issued by the Government Gaonburah of Kochgaon, Katanigaon, Arasuti & Kathanibari. The said Certificate makes mention that the petitioner is the daughter of Late Ramananda Das.;


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