BIJOY DAS Vs. UNION OF INDIA
LAWS(GAU)-2018-4-80
HIGH COURT OF GAUHATI
Decided on April 18,2018

BIJOY DAS Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. A.K. Baruah, learned amicus curiae and Mr. A. Kalita, learned Special Counsel, Foreigners Tribunal (FT).
(2.) In this case, initially, Mr. N.H. Mazarbhuiyan and his team had represented the petitioner but subsequently on 22.5.2017, Mr. N. Islam, learned counsel who had represented the petitioner, stated that relatives of the petitioner had taken back the brief from his chamber. In such circumstances, the following order was passed on 22.05.2017:- "Office note dated 11.03.2016 indicates that LCR has been received. Mr. N. Islam, learned counsel for the petitioner, submits that relatives of the petitioner had taken back the brief from their chamber. Two weeks time granted for the petitioner to make alternative arrangement failing which Court may proceed with the matter. Case be listed in the admission column after two weeks."
(3.) On the next date, i.e., on 10.01.2018, since there was no representation on behalf of the petitioner, this Court took the view that it would be in the interest of justice to engage an advocate of the Court as amicus curiae to represent the petitioner. Accordingly, Mr. A.K. Baruah, learned counsel, who was present in the Court, was appointed as amicus curiae.;


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