ABDUL MOJID @ MOJID ALI Vs. UNION OF INDIA
LAWS(GAU)-2018-3-167
HIGH COURT OF GAUHATI
Decided on March 15,2018

Abdul Mojid @ Mojid Ali Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Ujjal Bhuyan, J. - (1.) Heard Mr. A. C. Sharma, learned counsel for the petitioner and Mr. J. Payeng, learned Special Counsel, FT.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 18.08.2016 passed by the Foreigners Tribunal, Bongaigaon No.2 at Abhayapuri (Tribunal) in BNGN/FT/Case No.1583/2007 (State v. Mojid Ali) declaring the petitioner to be a foreigner, who had illegally entered into India (Assam) from the specified territory that is Bangladesh on or after 25.03.1971.
(3.) This Court by order dated 06.10.2016 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 Superintendent of Police (Border), Bongaigaon and furnishing of adequate surety.;


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