CHANDRA MOHAN DAS Vs. THE UNION OF INDIA AND 4 ORS
LAWS(GAU)-2018-4-109
HIGH COURT OF GAUHATI
Decided on April 09,2018

Chandra Mohan Das Appellant
VERSUS
The Union Of India And 4 Ors Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This case was heard on 12.03.2018 and today is fixed for delivery of order.
(2.) Heard Mr G N Sahewalla, learned Senior Counsel, assisted by Mr P Deka, 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 19.12.2016, passed by the Foreigners' Tribunal, 2nd, Dhemaji at Silapathar (Tribunal)in FT (D) Case No. 2nd Dhemaji 1-09/2016 (State v. Reena Das and Chandra Mohan Das), declaring them to be foreigners, who had illegally entered into India (Assam) from Bangladesh on or after 25.03.1971.;


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