SAHARA BEGUM Vs. UNION OF INDIA AND 3 ORS.
LAWS(GAU)-2018-1-140
HIGH COURT OF GAUHATI
Decided on January 23,2018

SAHARA BEGUM Appellant
VERSUS
Union Of India And 3 Ors. Respondents

JUDGEMENT

UJJAL BHUYAN,J - (1.) Heard Mr. AR Sikdar, learned counsel for the petitioner and Mr. SP Choudhury, learned Government Advocate, Assam.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 26.8.2016 passed by the Foreigners Tribunal, Chirang in Case No. BNGN/ FT (CHR) 423/2007, (Union of India v. Mustt. Sahara Begum) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.3.1971.
(3.) It is seen that following reference made by the Superintendent of Police (Border), Chirang suspecting the nationality of the petitioner, the reference was initially registered before the then Foreigners Tribunal, Bongaigaon. After creation of additional Tribunals, the reference was assigned to the Foreigners Tribunal, Chirang (Tribunal) where it was re-Page No.# 3/12 registered as Case No. BNGN/ FT (CHR) 423/2007.;


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