MADHUKAR KESHAV GANGAWANE Vs. MUNICIPAL COMMISSIONER
LAWS(BOM)-2020-3-255
HIGH COURT OF BOMBAY
Decided on March 04,2020

Madhukar Keshav Gangawane Appellant
VERSUS
MUNICIPAL COMMISSIONER Respondents

JUDGEMENT

- (1.) By the above Writ Petition, the Petitioners seek the following reliefs :- (a) That a writ of mandamus or any other writ, order or direction be issued ordering and directing the respondent No.1 to 4 to see that the respondent No.5 to 22 accept the midday meals cooked by the said Mahila Mandal and the Petitioner No.11 and serve the same to the students of the respondent No.5 to 22 school. (b) That writ of mandamus or any other writ, order or direction be issued ordering and directing the respondent No.1 to 4 to derecognize the respondent No.5 to 22 school and take other punitive action for not implementing the midday meal scheme as per the tender issued by the respondent No.1.
(2.) The dispute raised by the Petitioner is that though the Mahila Sansthas supply freshly cooked meals to the schools pursuant to the new Centralized Midday Meal Scheme, some of the schools, like Respondent Nos.5 to 22 are not happy with the said Scheme and the directions issued by the Respondent No.1 Commissioner, because of which they are not accepting the meals provided to the said schools and consequently, the students of Respondent Nos.5 to 22 Schools are deprived of the Midday Meal Scheme.
(3.) The Counsel appearing for Respondent Nos.5 to 22 states that since the last several years, raw food items such as rice, pulses, vegetables, etc. were supplied to them by the Government, and it is the Schools which prepared fresh meals for its students.;


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