KERAMAT ALI Vs. UNION OF INDIA
LAWS(GAU)-2018-9-163
HIGH COURT OF GAUHATI (AT: GAUHATI)
Decided on September 07,2018

KERAMAT ALI Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

MANOJIT BHUYAN,J. - (1.) Heard Mr. HRA Choudhury, learned Senior Counsel for the petitioner as well as Ms. G. Sarmah, learned counsel for respondent no.1; Mr. A.I. Ali, learned counsel for respondent no.2; Mr. A. Kalita, learned counsel for respondent nos.3, 5 and 6 and Ms. A. Verma, learned counsel for respondent no.4.
(2.) The petitioner has been declared as a foreigner, illegally entering into India (Assam) after 25.03.1971, vide order dated 19.12.16 passed by the Foreigners' Tribunal No.5th, Morigaon in F.T. (D) 27/2015.
(3.) Having heard the learned counsels for the parties and on perusal of the materials on record we, at the outset, are not inclined to interfere with the aforesaid order dated 19.12.16 for the reasons stated hereunder.;


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