MD. BABUL ISLAM Vs. THE STATE OF ASSAM AND 4 ORS.
LAWS(GAU)-2018-5-162
HIGH COURT OF GAUHATI
Decided on May 09,2018

Md. Babul Islam Appellant
VERSUS
The State Of Assam And 4 Ors. Respondents

JUDGEMENT

UJJAL BHUYAN, J. - (1.) This case was heard on 19.04.2018 and today is fixed for delivery of order.
(2.) We have heard Mr. I.A Talukdar , learned counsel for the petitioner and Mr. UK Nair, learned Senior Special Counsel, Foreigners' Tribunal (FT).
(3.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 18.01.2016 passed by the Foreigners' Tribunal, Nagaon Court No.10th at Doboka in FT (D) Case No. 335/2015 (State v. Babul Islam) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.03.1971.;


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