IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 8568/2010 and CM Nos.503/2012, 504/2012 and 507/2012 (all for
  impleadment)
  
  
  
  UDAY FOUNDATION FOR CONGENITAL DEFECTS AND RARE BLOOD GROUPS
  ..... Petitioner
  
  Through: Mr. N. Chandra, Adv. for Mr. Neeraj Kishan Kaul, Amicus
  Curiae.
  
  
versus
  
  
  
  UOI AND ORS ..... Respondents
  
  Through: Mr. Rajeeve Mehra, ASG with Mr. Ruchir Mishra, Mr. Aditya
  Malhotra, Advs. for UOI.
  
  Mohd. Noorullah and Mr. Anjum Javed, Advs. for R-2.
  
  Mr. Ajay Kohli, Adv. for NRAI.
  
  Mr. Maninder Singh, Sr. Adv. with Mr. Divyam Agarwal and Mr. Mohit
  Bakshi, Advs. for R-7.
  
  Ms. Kanika Agnihotri, Adv. for R-11.
  
  CORAM:
  
   HON'BLE THE ACTING CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
  
  
   O R D E R
  
   29.08.2012
  
  
  
  1. Learned ASG points out that the Food Safety and Standards Authority
  of India (FSSAI), an autonomous statutory Authority has been constituted
  under the provisions of the Food Safety and Standards Act, 2006 for
  laying down science based standards for articles of food and to regulate
  their manufacture, storage, distribution, sale and import, to ensure
  availability of safe and wholesome food for human consumption. The said
  Authority had invited proposals from experienced agency / organization /
  institutions for
  
  1/-
  
  ?development of guidelines for making available quality and safe food in
  Schools?. It is pointed out that there are more than eight lakhs primary
  and upper primary schools spread all over the country imparting education
  to more than twelve crores children. The problem of serving junk food in
  the schools and the adverse impact thereof has been recognized and for
  the said reason, it was proposed to award the work to the agency to
  address the following components:
  
  Review of present status of safety and quality of food, sanitary
  and hygiene conditions in the food made available to children in School
  premises.
  
  To study food habits of school children.
  
  Food handling and hygienic practices in school kitchens both public
  and private.
  
  Safety standards of ingredients in food prepared in school
  canteens, mess or under mid-day-meal scheme.
  
  Availability of infrastructure facility like kitchen, mess,
  canteen, cooking and serving vessels, water used etc. in schools and
  status of their sanitary and hygiene conditions.
  
  Collection of data on food safety and nutrition level of food
  served in schools.
  
  Incidents of food borne illness in schools and their causes.
  
  Suggest measures for improvement in the quality and safety of food
  served in schools. Adherence to the nutritional and safety norms laid
  down in this regard.
  
  Develop guidelines for improvement in safety and quality of food
  served in Schools.
  
  2/-
  
  Pilot testing of guidelines in few selected schools comprising of
  rural, urban, tribal area schools, boarding schools with centralized
  kitchen as well as decentralized kitchen to assess whether the same are
  implementable.
  
  Organize 4 regional workshops for consultation with 40-50
  stakeholders per workshop to get inputs / feedback on the draft
  guidelines.
  
  2. Learned ASG further submits that after inviting tenders and
  evaluating the same, the work has been awarded to the Nielsen Company,
  New Delhi for development of the guidelines for making available quality
  and safe food in schools. The terms of reference on which the said
  Agency is to work are also placed before us.
  
  3. The concerned Agency is directed to intimate the date of commencement of the work. The steps are expected to be completed within
  a period of 26 weeks from the date of acceptance of the offer.
  
  4. In view of our earlier directions, we expect that the concerned
  Agency shall elucidate the views of the Restaurant Association, Retailers
  Association, All India Food Processers Association etc. who have moved
  the applications for impleadment in this petition.
  
  5. To await the report of the aforesaid Agency which is awarded the
  work, we adjourn the matter to 20th March, 2013.
  
  
  
  ACTING CHIEF JUSTICE
  
  
  
  
  
  RAJIV SAHAI ENDLAW, J
  
  AUGUST 29, 2012
  
  ?gsr?..
  
  3/-
  
  7$