IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 6705/2014
  
  K.R. CHITRA ..... Petitioner
  
  Through: Petitioner in person.
  
  
versus
  
  ADVOCATES WELFARE FUND TRUSTEE
  
  COMMITTEE and ORS. ..... Respondents
  
  Through: Ms Suparna Srivastava, Standing Counsel for UOI alongwith Mr
  Kumar Harsh, Advocate.
  
  CORAM:
  
   HON'BLE MR. JUSTICE VIBHU BAKHRU
  
   O R D E R
  
   29.09.2014
  
  CM No.15905/2014
  
  Allowed, subject to all just exceptions.
  
  The application stands disposed of.
  
  W.P.(C) 6705/2014 and CM No.15904/2014
  
  The learned counsel appearing for respondent no.3 states that its
  powers under the Advocates Welfare Fund Act, 2001 have been delegated to
  the Government of NCT. In the circumstances, it would be essential to
  implead Government of NCT as a respondent. Accordingly, it is directed
  that Government of NCT be impleaded as respondent no.4.
  
  Issue notice to the newly added respondent no.4, returnable on
  28.10.2014. Notice shall also go to respondent nos.1 and 2. Dasti as
  well.
  
  The petitioner shall file an amended memo of parties within two
  weeks from today.
  
  
  
  VIBHU BAKHRU, J
  
  SEPTEMBER 29, 2014/MK
  
  $ 79