BALEN RAY Vs. UNION OF INDIA AND 5 ORS REP BY SECY TO GOVT OF INDIA
LAWS(GAU)-2018-9-75
HIGH COURT OF GAUHATI
Decided on September 12,2018

Balen Ray Appellant
VERSUS
Union Of India And 5 Ors Rep By Secy To Govt Of India Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. P.C. Dey, learned counsel, Advocate for the petitioner as well as Ms. G. Sarmah, learned CGC for respondent no.1; Mr. J. Payeng, learned counsel for respondent nos.2 to 4; Mr. A.I. Ali, learned counsel for respondent no.5 and Ms. U. Das, learned counsel for respondent no.6.
(2.) The petitioner assails the order dated 24.3.2017, passed ex parte by the Foreigners' Tribunal (4th) Dhubri in Case No. F.T-4/233/GRP/2016 as well as the order dated 15.3.2018 in Petition No.11/2018, rejecting the said petition which was filed for setting aside the ex parte order.
(3.) Without going into the merits of the case, we propose to set aside the aforesaid orders on limited ground and remand the case for fresh consideration by the Tribunal. We take notice of the following facts in reaching our conclusion.;


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