IN THE HIGH COURT OF DELHI AT NEW DELHI
  
   21.07.2009
  
  
  Present: Mr.V.P.Chaudhary, Sr.Adv. with Ms.Sushma and
  Ms. Sangita Bhargava, Advocates/Amicus Curiae.
  Ms.Mukta Gupta, Advocate for the Respondents.
  ACP Rajan Bhagat, Delhi Police.
  Mr. R.P.Kukreti, Sr.Superintendent, Deptt. Of Social Welfare.
  
   W.P.(Crl.) 1840/2006 and Crl.M.A. 11314/2006
  
  A status report has been filed. The fact remains that other than paper
  work, there is no impact at ground level for reducing begging on the streets.
  It is the responsibility of the respondents to take necessary action to prevent
  this perennial problem and it is no excuse to say that if nothing has happened
  for decades, the same position would continue. We have made it clear to the
  officers that we want a visible impact forthwith at least on the intersections
  identified in the Order dated 04.05.2009 as per the suggestions of the
  respondents themselves. It is for the respondents to decipher how to make that
  impact.
  Learned counsel for the respondents states that the mobile courts would
  have to become operational first before an impact can be seen. We reject this
  contention as the mobile courts are only a further aid in the process and it can
  hardly be expected that two mobile courts would have an impact to such an extent
  in a large area. Not only that, there are already courts functioning for
  offences in respect of begging.
  List for directions on 10.08.2009.
  Dasti.
  
  
  
   SANJAY KISHAN KAUL, J.
  
  
  
  
   JULY 21, 2009 AJIT BHARIHOKE, J.
  dm