ABU BOKKOR SIDDIQUE Vs. UNION OF INDIA AND 6 ORS
LAWS(GAU)-2018-8-105
HIGH COURT OF GAUHATI
Decided on August 28,2018

Abu Bokkor Siddique Appellant
VERSUS
Union Of India And 6 Ors Respondents

JUDGEMENT

A. K. Goswami, J. - (1.) Heard Ms. D Ghosh, learned counsel for the petitioner. Also heard Ms. G Sarma, learned CGC, appearing for respondent No.1, Mr. J Payeng, learned Special Standing Counsel, FTC, appearing for respondent Nos.2 to 5, Mr. G Taye, learned Standing Counsel, NRC, appearing for respondent No.6 and Mr. AI Ali, learned Standing Counsel, Election Commission of India, appearing for respondent No.7.
(2.) By this writ petition, the petitioner assails the ex parte judgment and order dated 25.6.2018 passed by the Foreigners Tribunal, Kamrup (M) No.2 at Guwahati whereby the petitioner was held to be a foreigner who entered Assam, India from Bangladesh illegally without any valid documents after 25.3.1971.
(3.) Following the judgment, the petitioner was arrested on 19.7.2018.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.