MUSSTT. RABIYA KHATUN Vs. THE UNION OF INDIA AND 3 ORS.
LAWS(GAU)-2018-2-149
HIGH COURT OF GAUHATI
Decided on February 09,2018

Musstt. Rabiya Khatun Appellant
VERSUS
The Union Of India And 3 Ors. Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. AR Sikdar, learned counsel for the petitioner and Mr. G Pegu, learned Government Advocate, Assam.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 19.7.2016 passed by the Foreigners Tribunal, Bongaigaon No.2 at Abhayapuri in BNGN/FT/Case 1538 of 2007, (State of Assam v. Musstt. Rabiya Khatun) declaring the petitioner to be foreigner who had illegally entered into India (Assam) from Bangladesh after 25.3.1971.
(3.) This Court by order dated 9.9.2016 had issued notice while requisitioning the case record and passed an interim order to the effect that petitioner should be allowed to remain on bail subject to her appearance before the Superintendent of Police (Border), Bongaigaon and furnishing of adequate surety.;


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