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GOVERNMENT OF INDIA
MINISTRY OF HOME AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO: 1485
ANSWERED ON:  20.09.2020
Pending Cases of Doubtful Voters
Sougata Ray
Will the Minister of



HOME AFFAIRS be pleased to state:-


(a) the details of pending cases of doubtful or D-voters in various Foreigners Tribunals in the country, State-wise;

(b) the number of people declared foreigners in the country since the last five years, State-wise;

(c) the number of detention centres set up in the country, State-wise; and

(d) the number of inmates in such detention centres, State-wise?


ANSWER
MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS
(SHRI NITYANAND RAI)

(a) & (b): At Present Foreigners Tribunals (FTs) are functioning only in the state of Assam. Government of Assam has informed that pending cases of Doubtful Voters in Assam in FTs are 83008 and Number of people declared as foreigners in Assam from the year 2015 to 30.06.2020 are 86756.

(c) & (d) – In pursuance of the order dated 28.02.2012 by the Hon’ble Supreme Court in W.P. (Crl.) No. 310 of 2005, Ministry of Home Affairs issued instructions on


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L.S.US. Q. No. 1485 FOR 20.09.2020
07.03.2012 to State Governments and UT Administrations to comply with the said directions of the Hon’ble Court. Detention Centres are set up by State Governments/ Union Territory Administrations as per their requirement to detain illegal immigrants/ foreigners who have completed their sentence pending their deportation to their native country. Details of number of detention centres set up by the State Governments/ Union Territory Administrations along with number of foreign nationals detained in these detention centres are not centrally maintained.
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