SHANY JOSE Vs. UNION OF INDIA
LAWS(KAR)-2024-6-1
HIGH COURT OF KARNATAKA (FROM: BENGALURU)
Decided on June 04,2024

Shany Jose Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)The petitioner is before this Court seeking a direction by issuance of a writ in the nature of mandamus to release passport of the petitioner issued on 30/9/2019 which is presently seized and withheld by the respondents in terms of the seizure memo dtd. 20/8/2023.
(2.)Heard Sri S.Sushant Venkatesh Pai, learned counsel for the petitioner and Sri H.Shanthi Bhushan, learned Deputy Solicitor General of India appearing for the respondents.
(3.)The facts, in brief, germane are s follows:-
The petitioner who has a Diploma in General Nursing and Midwifery is a qualified Nurse by avocation. The petitioner in search of a job is shown a job opportunity in Yemen at Al-Noor Hospital Aibb city as a staff nurse. She joins the said Hospital at Yemen in February 2011; works there for about 9 years; secures another job at Kara General Hospital, Marib again in Yemen. She works there up to July 2022 and later secures a better job as a Nurse at Shabwa General Hospital again at Yemen. The petitioner has been residing at Yemen for the aforesaid work and would used to visit India intermittently. The petitioner is said to have visited India on two occasions viz., in the months of April, 2014 and December, 2020. During her stay in Yemen passport that she had in her possession was to expire and accordingly she approaches the Indian Embassy at Yemen which issues fresh passport to the petitioner with a validity of 10 years till 29/9/2029.



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