BORHAN ALI Vs. UNION OF INDIA
LAWS(GAU)-2018-6-139
HIGH COURT OF GAUHATI
Decided on June 08,2018

Borhan Ali Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This case was heard on 10.05.2018 and today is fixed for delivery of order.
(2.) We have heard Mr. A.R. Sikdar, learned counsel for the petitioner and Mr. A. Kalita, learned Special Counsel, Foreigners Tribunal (FT).
(3.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 26.10.2016 passed by the Foreigners Tribunal No.4, Kamrup (Rural) at Hajo in H.F.T Case No.395/2015 (State Vs. Md. Borhan Ali) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.03.1971.;


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