PROBHAT CHANDRA PAUL Vs. THE UNION OF INDIA AND 4 OTHERS
LAWS(GAU)-2018-4-107
HIGH COURT OF GAUHATI
Decided on April 06,2018

Probhat Chandra Paul Appellant
VERSUS
The Union Of India And 4 Others Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. H.R.A. Choudhury, learned Senior Counsel assisted by Mr. N.J. Medhi, learned counsel for the petitioner. We have also heard 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 23.12.1988 passed by the Illegal Migrants (Determination) Tribunal, Dhubri (IMD Tribunal) in IMDT Case No. 11/D of 1988 (State v. Probhat Chandra Paul) declaring the petitioner to be an illegal migrant under Section 12 of the Illegal Migrants (Determination by Tribunals) Act, 1983 (IMDT Act).
(3.) This writ petition was earlier dismissed by this Court on the ground of delay by order dated 31.07.2017. It was held that the order passed by the IMD Tribunal, Dhubri had attained finality and could not be re-opened after almost three decades.;


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