PARUL BALA DEBNATH @ PARULABALA DEBANATH @ PARUL PANDIT Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-9-69
HIGH COURT OF GAUHATI
Decided on September 07,2018

Parul Bala Debnath @ Parulabala Debanath @ Parul Pandit Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. A. Roshid, learned counsel for the petitioner as well as Mr. S.C. Keyal, learned Assistant SGI for respondent no.1 and Mr. J. Payeng, learned counsel for respondent nos.2, 3 & 4.
(2.) After 7 (seven) long years the petitioner assails the judgment and order dated 1.12.2010 passed by the Foreigners' Tribunal No.1, Goalpara in F.T. Case No.290/G/2006, declaring the petitioner to be an illegal migrant entering India from Bangladesh after 1971.
(3.) Having heard the learned counsels for the parties and on perusal of the materials on record we, at the outset, are not inclined to interfere with the aforesaid judgment and order dated 1.12.2010 for the reasons stated hereunder.;


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