AMENA KHATUN Vs. STATE OF ASSAM AND 5 ORS REP BY COMM AND SECY TO GOVT OF ASSAM
LAWS(GAU)-2018-9-115
HIGH COURT OF GAUHATI
Decided on September 27,2018

Amena Khatun Appellant
VERSUS
State Of Assam And 5 Ors Rep By Comm And Secy To Govt Of Assam Respondents

JUDGEMENT

M.R. Pathak, J. - (1.) Heard Ms. M Dev, learned counsel for the petitioner and Mr. A Kalita, learned Special Standing Counsel, Foreigners Tribunal for the respondent Nos. 1, 3 and 4. Also heard, Ms. G Sarma, learned CGC for the respondent No. 2, Mr. A I Ali, learned Standing counsel, Election Commission of India, respondent No. 5 and Ms. A Verma, learned Standing counsel, NRC for the respondent No. 6.
(2.) On a reference being made alleging the petitioner to be a foreign national, the F.T. Case No. 445/2007 was registered before the Foreigners Tribunal, Darrang, Mangaldoi against her.
(3.) Petitioner herein has filed this writ petition on 20.06.2018 challenging the ex parte order dated 24.04.2008, passed by the learned Member, Foreigners Tribunal, Darrang, Mangaldoi in said F.T. Case disposing off the reference ex parte against the petitioner and in favour of the State.;


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