MAINUL HOQUE Vs. UNION OF INDIA
LAWS(GAU)-2018-1-81
HIGH COURT OF GAUHATI
Decided on January 12,2018

Mainul Hoque Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN - (1.) Heard Mr. AK Talukdar, learned counsel for the petitioner and Mr. HK Hazarika, learned Government Advocate, Assam.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks transfer of FT Case No.187/2017, pending before the Foreigners Tribunal No.2, Kamrup (M), Hedayatpur at Guwahati to any Foreigners Tribunal at Karimganj.
(3.) Be it stated that petitioner had earlier approached this Court with the grievance that he was marked as a Doubtful (D) voter in the electoral rolls of the year 2011. No consequential steps were taken pursuant to marking of the petitioner as a Doubtful (D) voter. The said writ petition was registered as WP (C) No.155/2016 (Md. Mainul Hoque Vs. Union of India).;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.