ABDUL KUDDUS Vs. UNION OF INDIA AND 5 ORS.
LAWS(GAU)-2018-5-159
HIGH COURT OF GAUHATI
Decided on May 07,2018

Abdul Kuddus Appellant
VERSUS
Union Of India And 5 Ors. Respondents

JUDGEMENT

UJJAL BHUYAN, J. - (1.) This case was heard on 18.04.2018 and today is fixed for delivery of order.
(2.) We have heard Ms. S.P. Hussain, learned counsel for the petitioner and Mr. UK Nair, learned Senior Special Counsel, Foreigners' Tribunal (FT).
(3.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks quashing of order dated 30.01.2016 passed by the Foreigners' Tribunal No. 3, Morigaon in FT (D) Case No. 19 of 2015 (State v. Abdul Kuddus) declaring the petitioner to be a foreigner who had illegally entered into India (Assam) from Bangladesh after 25.03.1971.;


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