JULFA BEGUM MAZUMDAR Vs. UNION OF INDIA
LAWS(GAU)-2018-12-118
HIGH COURT OF GAUHATI (AT: AGARTALA)
Decided on December 14,2018

Julfa Begum Mazumdar Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

NANI TAGIA, J. - (1.) Heard Md. Giash Uddin, learned counsel for the petitioner as well as Ms. G. Sarmah, learned counsel for respondent no.1; Mr. A.I. Ali, learned counsel for the respondent no.4; Mr. J. Payeng, learned counsel for the respondent nos. 2, 3, 6 & 7 and Ms. U. Das, learned counsel for the respondent no.5.
(2.) By this petition, under Article 226 of the Constitution of India, the writ petitioner/opposite party challenges the legality and validity of the order dated 15.05.2017 passed by the learned Member Foreigner's Tribunal, Silchar, Cachar, Assam in F.T. 6th Case No. 283/2015, whereby, the writ petitioner/opposite party has been held to be an illegal migrant of post 25.03.1971 stream.
(3.) The proceeding against the writ petitioner/opposite party was initiated by the Superintendent of Police (B), Cachar, Silchar in which it was alleged that the writ petitioner/opposite party Julfa Begum, D/O Lt. Makmad Ali Borbhuiya of Village Mohankhal Group-7, P.S. Sonai, Dist. Cachar, Assam has been staying in India(Assam) without any valid documents.;


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