KADBANU BEGUM @ KADBANU Vs. UNION OF INDIA AND ORS.
LAWS(GAU)-2018-5-154
HIGH COURT OF GAUHATI
Decided on May 03,2018

Kadbanu Begum @ Kadbanu Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

UJJAL BHUYAN, J. - (1.) Heard Mr. NH Mazarbhuiyan, learned counsel for the petitioner and Mr. A Kalita, learned Special Counsel, Foreigners Tribunal (FT).
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 03.05.2016, passed by the Foreigners Tribunal-5th, Morigaon in Case No.FT(D) 95/2015 (new number) (State v. Mrs. Kadbanu) , declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh on or after 25.03.1971.
(3.) This Court by order dated 22.11.2016 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), Morigaon and furnishing of adequate surety.;


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