MUSSTT JARIDA KHATUN Vs. THE UNION OF INDIA AND 5 ORS.
LAWS(GAU)-2018-2-183
HIGH COURT OF GAUHATI
Decided on February 28,2018

Musstt Jarida Khatun Appellant
VERSUS
The Union Of India And 5 Ors. Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. F.U. Borbhuiya, learned counsel for the petitioner and Mr. A. Kalita, learned Special Counsel, F.T.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 30.06.2016 passed by the Foreigners Tribunal, Nagaon Court No. 7th at Lanka, Nagaon in F.T./L/Case No. 141/2015 (State v. Musstt. Jarida Khatun) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.03.1971.
(3.) This Court by order dated 04.10.2016 had issued notice while requisitioning the case record and passed an interim order to the effect that petitioner should be allowed to remain on bail subject to her appearance before the Superintendent of Police (Border), Nagaon and furnishing of adequate surety.;


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