ANJUM BEGUM @ NESSA Vs. UNION OF INDIA AND 5 ORS
LAWS(GAU)-2018-11-25
HIGH COURT OF GAUHATI
Decided on November 14,2018

Anjum Begum @ Nessa Appellant
VERSUS
Union Of India And 5 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. S. Chanda, learned counsel for the petitioner as well as Ms. P. Baruah, learned counsel for no.1; Mr. A. Kalita, learned counsel for respondent nos. 2, 5 & 6 ; Mr. A.I. Ali, learned counsel for respondent no. 3; Ms. A. Verma, learned counsel for respondent no. 4.
(2.) Petitioner assails the ex-parte order dated 05.09.2016 passed by the Foreigners' Tribunal Tinsukia in F.T. Case No1370/D/06, declaring the petitioner to be a foreigner who illegally entered into India (Assam) after 25.03.1971.
(3.) Mr. Chanda submits that the order of the Tribunal was passed without granting opportunity to the petitioner to contest the case and/or opportunity to discharge the burden, as required of her, under Section 9 of the Foreigners Act, 1946. It is stated that no notice, whatsoever, was served upon the petitioner.;


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