IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  W.P.(CRL) 1840/2006
  
  
  COURT ON ITS OWN MOTION ..... Petitioner
  Through : Mr V. P. Singh, Sr Advocate, Amicus Curiae
  
  
versus
  
  
  IN RE: BEGGING IN PUBLIC .....
  Respondent
  Through : Ms Mukta Gupta for the State with
  Mr Satyendra Garg, Addl.C. P.
  (Crime), Mr S. Choudhary, DCP
  (Traffic) and Mr S. A. Awaradi,
  Director (Social Welfare)
  
  CORAM:
   HON'BLE MR. JUSTICE BADAR DURREZ AHMED
   HON'BLE MR. JUSTICE P.K. BHASIN
  
  
  
   O R D E R
   04.05.2009
  
  On the previous occasion, we had directed the Director, Social Welfare,
  Government of NCT of Delhi, to submit his definite proposals for taking action
  for eliminating the menace of begging from the social point of view. Although
  some suggestions have been made, no written proposal indicating the areas of
  action has been submitted by him. However, a status report has been filed by
  him covering other aspects of the order dated 06.04.2009. We direct that he
  should submit a proposal in point-form before the next date of hearing.
  Another direction given in the previous order was the necessity of
  setting up open institutions as stated by Mr Chaudhary at page 156 of his
  report. Insofar as this suggestion is concerned, Ms Mukta Gupta, the learned
  counsel appearing on behalf of the State, states that it has been accepted in
  principle and that one location has already been identified on a tentative basis
  and the same would be finalized within a short period of time, soon after the
  elections are over. She shall indicate the time frame for setting up of such an
  institution on the next date of hearing.
  The third direction given in the order dated 06.04.2009 was with regard
  to the setting up of mobile courts. Ms Gupta submits that that has been
  complied with and the mobile courts would be operational from 01.07.2009. We
  may also note that this Court has already deputed Mr T. S. Mutti and Mr Mahender
  Kumar Gupta and they have been conferred with powers under Section 18 (1) Cr. P.
  C as Special Metropolitan Magistrates for trying cases under the Bombay
  Prevention of Begging Act, 1959.
  The last direction given in the previous order was with regard to manning
  of select areas so as to prevent begging in those areas. Ms Mukta Gupta states
  that the Additional Commissioner of Police (Crime), Delhi is present and he has
  indicated that in the first phase the following intersections / places would be
  taken up as zero tolerance areas in order to prevent any begging:-
  1. Connaught Place
  Inner and Outer Circle
  
  2. India Gate
  Round about
  
  3. Intersections
  Purana Qila Road
  Bhairon Road
  W Point Tilak Marg
  Bhagwan Dass Road
  Rajghat/Shanti Van
  NDSE Part-I and II
  G. K-I and II
  
  4. Interstate Bus Terminals
  Kashmere Gate
  Anand Vihar
  Sarai Kale Khan
  
  5. Railway Stations
  New Delhi
  Old Delhi
  H. N. Din
  Sarai Rohilla
  
  
  
  She states that this would also be operational from 01.07.2009.
  Renotify on 26.05.2009.
  
  BADAR DURREZ AHMED, J
  
  
  
  P.K. BHASIN, J
  May 04, 2009
  SR
  
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