BAKUL CHANDRA ACHARJEE S/O LT DHIRENDRA ACHARJEE @ SITA NATH ACHARJEE Vs. UNION OF INDIA AND 4 ORS
LAWS(GAU)-2018-9-25
HIGH COURT OF GAUHATI
Decided on September 14,2018

Bakul Chandra Acharjee S/O Lt Dhirendra Acharjee @ Sita Nath Acharjee Appellant
VERSUS
Union Of India And 4 Ors Respondents

JUDGEMENT

Manash Ranjan Pathak, J. - (1.) Heard Ms. Barnali Chowdhury, learned counsel for the petitioner. Also heard Ms. G Sarma, learned CGC for the respondent No. 1 and Mr. U K Nair, learned Senior Special Standing Counsel, Foreigners Tribunal, assisted by Ms. P Borgohain, learned counsel for the respondent Nos. 2 to 5.
(2.) Challenge in this writ petition is to the Judgment dated 24.09.2016, passed by the learned Member, Foreigners Tribunal, Diphu, District-Karbi Anglong, Assam, in F.T. Case No. 135/2007, wherein the said Tribunal opined that the petitioner is not an Indian Citizen but a foreigner.
(3.) After the hearing of the matter was closed on 20.07.2018 and judgment was reserved, the counsel for the petitioner on 01-10-2018 on instructions made submission during mentioning hour that the petitioner expired on 31.07.2018 and on her such submission the Court directed to list the matter on 10.08.2018 under the column "To be spoken to" and accordingly the matter was listed on said date.;


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