ASHUTOSH DAS Vs. UNION OF INDIA
LAWS(GAU)-2018-7-170
HIGH COURT OF GAUHATI
Decided on July 23,2018

ASHUTOSH DAS Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

A.K.GOSWAMI, J. - (1.) Heard Mr. S.C. Biswas, learned counsel for the petitioners. Also heard Ms. G. Sarma, learned Central Government counsel, appearing for the respondent No.1, Mr. J. Payeng, learned special standing counsel, Foreigners Tribunal, appearing for the respondent Nos.2, 5, 6 and 7, Mr. A.I. Ali, learned standing counsel, Election Commission of India, appearing for the respondent No.3 and Ms. A. Verma, learned standing counsel, NRC, appearing for the respondent No.4.
(2.) A reference was made by the Superintendent of Police (B), Nagaon as to whether Hari Narayan Das, Swarnalata Das and other family members including the petitioner had entered into India (Assam) within 01.01.1966 to 25.03.1971. Petitioner claims to be the son of Late Hari Narayan Das.
(3.) Accordingly, a Reference was registered as F.T. Case No.1633/1988. Subsequently, on receipt of notice, the petitioner appeared before the learned Tribunal and filed written statement. The learned Tribunal decided the aforesaid F.T. Case by a judgment and order dated 23.3.1993 holding the petitioner along with his parents to be foreigners of 1.1.1966 to 25.3.1971 stream. The learned Tribunal also opined that there is no authentic evidence in respect of the death of the parents of the petitioner, namely, Hari Narayan Das and Swarnalata Das. Having answered the Reference as aforesaid, the learned Tribunal directed the Superintendent of Police (B), Nagaon, to be informed accordingly.;


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