NUREJA BIBI @ BEGUM Vs. UNION OF INDIA & ORS.
LAWS(GAU)-2018-9-156
HIGH COURT OF GAUHATI
Decided on September 25,2018

Nureja Bibi @ Begum Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

MANOJIT BHUYAN,J. - (1.) Heard Mr. M.U. Mondal, learned counsel for the petitioner as well as Ms. P. Baruah, learned counsel for respondent no. 1 and Mr. U. K. Nair, learned senior counsel for respondent nos. 2 to 8.
(2.) Petitioner assails the order dated 15.12.2015 passed by the Foreigners' Tribunal 6th Dhubri at Bilasipara in F.T. Case No. 6th Dhubri-100/2015, declaring the petitioner to be a foreigner/illegal migrant who illegally entered into Assam on or after 25. 3.1971. Finding recorded is that the petitioner failed to produce link certificate that her father Nur Ali Pramanik is the son of her projected grand-father Alimuddin @ Ajimuddin Pramanik, meaning thereby that the petitioner failed to prove that she is the grand-daughter of said Ajimuddin Pramanik and a descendant of an Indian father and grand-father.
(3.) To test the findings and opinion of the Tribunal, it will be useful to take notice of the documents which were produced before the Tribunal as well as the deposition of one Mahadev Brahma, Chairman of Bhatipara VCDC, who deposed as DW-2.;


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