AFUJA BEGUM @ AFRUJA BEGUM Vs. UNION OF INDIA
LAWS(GAU)-2018-4-78
HIGH COURT OF GAUHATI
Decided on April 19,2018

Afuja Begum @ Afruja Begum Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) Heard Ms. R. Jain, learned counsel for the petitioner and Mr. U. K. Nair, learned Sr. Special Counsel, Foreigners Tribunal (FT).
(2.) In the course of hearing on 13.03.2018, Ms. D. Kalita, learned counsel who had appeared on behalf of the petitioner submitted that the brief of the case was taken away from their chamber. This Court recorded that the case was of the year 2016 and the record was available. Petitioner was given liberty to make alternative arrangement with the observation that in the event alternative arrangement could not be made, Court might consider appointing Amicus Curiae.
(3.) On 27.03.2018 none had appeared for the petitioner on call though learned Special Counsel, FT was present. Referring to the order dated 13.03.2018, this Court requested Ms. R. Jain, learned counsel who was present in Court to be the Amicus Curiae, which she accepted.;


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