GULBHAN BEGUM @ GUL BHAN BIBI @ GUL BON BIBI @ GULFAN NESSA Vs. THE UNION OF INDIA AND 3 ORS.
LAWS(GAU)-2018-2-177
HIGH COURT OF GAUHATI
Decided on February 27,2018

Gulbhan Begum @ Gul Bhan Bibi @ Gul Bon Bibi @ Gulfan Nessa Appellant
VERSUS
The Union Of India And 3 Ors. Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. M. Hussain, learned counsel for the petitioner and Mr. U.K. Nair, learned Senior Special counsel, FT.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 23.09.2016 passed by the Foreigners Tribunal, Bongaigaon No. 2 at Abhayapuri in BNGN/FT/Case No. 1158/2007 (State v. Gul Bhan Bibi) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.3.1971.
(3.) This Court by order dated 07.02.2017 had issued notice while requisitioning the case record and passed an interim order to the effect that petitioner should be allowed to remain on bail subject to his appearance before the Superintendant of Police (B), Bongaigaon and furnishing of adequate surety.;


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