LABA DAS AND ANR Vs. UNION OF INDIA AND 4 ORS
LAWS(GAU)-2018-7-160
HIGH COURT OF GAUHATI
Decided on July 23,2018

Laba Das And Anr Appellant
VERSUS
Union Of India And 4 Ors Respondents

JUDGEMENT

A. K. Goswami, J. - (1.) Heard Mr. H.A. Sarkar, learned counsel for the petitioners. Also heard Mr. J. Payeng, learned special standing counsel, Foreigners Tribunal, appearing for respondent Nos.2-5 and Ms. G. Sarma, learned CGC appearing for respondent No.1.
(2.) A reference was made by the Superintendent of Police (B), Nagaon as to whether Laba Das, Parbit Das and Bisha Rani had entered into India (Assam) within 01.01.1966 to 25.03.1971.
(3.) The petitioners claim to be the son and daughter-in-law of Late Pran Nath Das.;


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