JAMELA KHATUN Vs. UNION OF INDIA
LAWS(GAU)-2018-12-90
HIGH COURT OF GAUHATI
Decided on December 17,2018

Jamela Khatun Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

NANI TAGIA,J. - (1.) Heard Mr. A. Roshid, learned counsel for the petitioner as well as Ms. G. Sarmah, learned counsel for the respondent no. 1; Mr. J. Payeng, learned counsel for respondent nos. 2, 3, 4 and 7; Mr. A. I. Ali, learned counsel for respondent no. 5 and Ms. U. Das, learned counsel for respondent no. 6.
(2.) By this petition, under Article under Article 226 of the Constitution of India, the writ petitioner has challenged the legality and validity of the order dated 10.09.2018, passed by the learned Member, Foreigners' Tribunal No. 4th, Barpeta in F.T. Case No. 526/2016, whereby the petitioner has been held to be the foreigner and illegal migrant, who had entered into Assam (India) on or after 25.03.1971 from the specified territory (Bangladesh).
(3.) A proceeding was started against the writ petitioner/opposite party suspecting to be an illegal migrant entered into Assam after 25.03.1971. Accordingly, a Notice was issued to the writ petitioner/opposite party by the learned Tribunal and on receipt of the Notice, the writ petitioner/opposite party filed her written statements stating inter alia that she was born and brought up at village Barpeta, under Mouza-Hastinapur, District Barpeta, Assam' and that her grandmother's name was Aimona Khatun and the daughter of Md. Asan Uddin and Ms. Sharifan Nessa.;


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