IN THE HIGH COURT OF DELHI AT NEW DELHI
  
   05.10.2011
  
  
  
  Present: Mr. N.K. Kaul, Sr. Advocate with Mr. Prabhakar,
  Advocate/Amicus Curiae.
  
  Ms. Monika Garg, Advocate for NCPCR
  
  Mohd. Noorullah, Advocate with Mr. Anjum Javed, Advocate for R-2.
  
  
  
   W.P.(C) 8568/2010 and CM APPL. 21865/2010, 1814/2011
  
  
  
  The Union of India has filed the Affidavit wherein it is accepted,
  in principle, that there is need to ban the junk food in Schools. In
  the Affidavit, certain steps which are taken to achieve this are
  stipulated.
  
  However, we are not satisfied with the so called efforts made by
  the Union of India in this direction. We would like the Union of India
  to take concrete and effective steps to ensure that the sale and supply
  of junk food in and around Schools is banned. For this purpose, what
  steps are contemplated or going to be taken by the Union of India should
  be stated on Affidavit and action report be filed before the next date
  of hearing.
  
  List on 2nd November, 2011.
  
  
  
   A.K. SIKRI, J.
  
  
  
  
  
  
  
   SIDDHARTH MRIDUL, J.
  
  October 05, 2011/skb
  
  
  
  
  #48