MD. RAHIM ALI AND ANR. Vs. UNION OF INDIA AND ORS.
LAWS(GAU)-2018-3-91
HIGH COURT OF GAUHATI
Decided on March 08,2018

Md. Rahim Ali And Anr. Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Mr. HRA Choudhury, learned senior counsel assisted by Mr. F. U. Barbhuiya, learned counsel for the petitioners in both the cases. We have also heard Mr. S. P. Choudhury, learned Govt. Advocate, Assam for the respondents.
(2.) Challenge made in both the writ petitions is to the notices issued to the petitioners by the Foreigners Tribunal, Bongaigaon No. 2 at Abhayapuri (Tribunal) on the ground that the notices do not contain the grounds of reference.
(3.) At the outset, it would be apposite to briefly narrate the facts of the two cases so that the challenge is examined in the proper perspective. WP(C) No. 3805/2016:-;


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