CHANDA PAUL @ CHANDARANI PAUL Vs. THE UNION OF INDIA AND OTHERS
LAWS(GAU)-2018-1-134
HIGH COURT OF GAUHATI
Decided on January 12,2018

Chanda Paul @ Chandarani Paul Appellant
VERSUS
The Union Of India And Others Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. J Roy, learned counsel for the petitioner and Mr. HK Hazarika, learned Government Advocate, Assam.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 20.7.2017 passed by the Foreigners Tribunal, Nagaon Court No. 10 at Sankardev Nagar, Hojai in FT (D) Case No. 374 of 2015 (State v. Smti Chanda Rani Paul) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.3.1971.
(3.) It is seen that reference was made by the then Superintendent of Police (Border), Nagaon with the allegation that petitioner was a foreigner from the specified territory i.e. present day Bangladesh of post 25.3.1971 stream.;


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