AFIA BEGUM D/O MD SOLIMUDDIN Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-8-72
HIGH COURT OF GAUHATI
Decided on August 21,2018

Afia Begum D/O Md Solimuddin Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

Manash Ranjan Pathak, J. - (1.) Heard Ms. M Deori, learned counsel for the petitioner. Also heard Mr. A Kalita, learned Special Standing counsel, Foreigners Tribunal appearing for the respondent Nos. 2 to 4 and Ms. G Sarma, learned CGC, appearing for the respondent No. 1.
(2.) Challenge in this writ petition is to the judgment dated 06.11.2015, passed by learned Member, Foreigners Tribunal, Jorhat in Case No.FTG/D-96/07 whereby, the learned Tribunal opined that the petitioner Afia Begum is a foreigner who entered into India after 24/25th of March, 1971 and directed the authorities concerned to delete her name from the voter list of 96 Khumtai LAC of Golaghat district.
(3.) We have perused the records of the Foreigners Tribunal that was called for by the Court earlier on 06.09.2016.;


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