JOYTERA BEGUM Vs. UNION OF INDIA AND 5 ORS
LAWS(GAU)-2018-11-52
HIGH COURT OF GAUHATI
Decided on November 19,2018

Joytera Begum Appellant
VERSUS
Union Of India And 5 Ors Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mr. S.S.S Rahman, learned counsel for the petitioner as well as Ms. G. Sarmah, learned counsel for respondent no. 1; Mr. J. Payeng, learned counsel for respondent nos. 2, 4 and 5; Mr. A.I. Ali, learned Counsel for respondent no.3 and Ms. U. Das, learned counsel for respondent no.6.
(2.) Petitioner assails order/opinion dated 16.03.2018 passed by the Foreigners' Tribunal No.II, Karimganj in F.T. Case No. 230/2015, declaring the petitioner to be a foreigner, who illegally entered into India from Bangladesh on or after 25.03.1971.
(3.) We have perused the case records received from the Tribunal. Claiming to be an Indian citizen and not a foreigner, the petitioner Joytera Begum claimed that her father is Bazid Ali, whose name appeared in the Voter List of 1989 (Exhibit-4) and Voter List of 1997 (Exhibit-5). In the said Voter Lists, the name of her projected mother Chamkina Bibi @ Chamkina Khatun @ Chamki Bibi also appeared, besides Voter List of 2011 (Exhibit-7) and Voter List of 2015 (Exhibit-8). The petitioner tried to link her projected father with one late Intaj Ali, projected as her grandfather, whose name appeared in the Voter List of 1966 (Exhibit-1), Voter List of 1970 (Exhibit-2) and Voter List of 1977 (Exhibit-3).;


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